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Smt. Maharaji and ors. Vs. Rama Shanker and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in1983CriLJ24
AppellantSmt. Maharaji and ors.
RespondentRama Shanker and anr.
Cases ReferredRama Shanker v. Smt. Maharaji
Excerpt:
- .....deed dated 4-7-1977 in her favour for consideration. the original sale deed was produced in the mutation proceedings. the naib tehsildar allowed the mutation of the name of smt. maharaji by order dated 13-6-1979.3. rama shanker, a son in law of bechan ram, filed a criminal complaint against smt. maharaji and others on 28-7-11979. he alleged that bechan ram had died at allahabad on 1-7-1977 leaving his widow smt. kali and two married daughters smt. hirawati devi and smt. jarawati devi as his heirs. the sale deed relied upon by smt. maharaji was a forged and fabricated document which was brought into existence in order to grab the land left by bechan ram. he further alleged that the remaining accused had conspired with smt. maharaji in the forging of the sale deed and, therefore, they.....
Judgment:
ORDER

R.B. Lal, J.

1. By this application under Section 482. Cr. P.C. the applicants pray for quashing the proceedings in criminal case No. 196 of 1980 Rama Shanker v. Smt. Maharaji and others, pending in the Court of the Munsif Magistrate, v. Allahabad.

2. Smt. Maharaji moved an application under Section 34 of the Land Revenue Act for mutation of her name over certain agricultural land. She alleged that Bechan Ram Pandey, owner of the land had sold it to her and executed sale deed dated 4-7-1977 in her favour for consideration. The original sale deed was produced in the mutation proceedings. The Naib Tehsildar allowed the mutation of the name of Smt. Maharaji by order dated 13-6-1979.

3. Rama Shanker, a son in law of Bechan Ram, filed a criminal complaint against Smt. Maharaji and others on 28-7-11979. He alleged that Bechan Ram had died at Allahabad on 1-7-1977 leaving his widow Smt. Kali and two married daughters Smt. Hirawati Devi and Smt. Jarawati Devi as his heirs. The sale deed relied upon by Smt. Maharaji was a forged and fabricated document which was brought into existence in order to grab the land left by Bechan Ram. He further alleged that the remaining accused had conspired with Smt. Maharaji in the forging of the sale deed and, therefore, they were also liable. He added that Smt. Maharaji had started mutation proceedings and produced the original sale deed in those proceedings.

4. The Magistrate directed the police to hold investigation. The police reported that the accused seemed to have! committed offences under Section 419, 420, 467, 471, 109 and 120B of the I.P.C.

5. The present applicants who are accused in the criminal case, have moved this application under Section 482, Cr. P.C. and urged that the Magistrate could not take cognizance of any of the offences except on the complaint in writing of the Revenue Court concerned, or of some other Court to which that Court was subordinate, in view of Section 195(1)(b)(ii) and (iii) of the Cr. P.C. Since there was no written complaint by the Court concerned, the criminal proceedings could not go on and were a clear abuse of the process of the Court and were liable to be quashed.

6. I have heard the learned Counsel for the applicants and Rama Shanker opposite party No. 1.

7. Admittedly, the original sale deed dated 4-7-1977 which is said to be a forged document, was produced and given in evidence in the mutation proceedings before the Tehsildar. While dealing with the mutation proceedings, the Tehsildar was a Revenue Court within the meaning of Section 195(1)(b) of the Cr. P.C. An offence under Section 467, I.P.C. is covered within the ambit of the words 'any offence described in Section 463' occurring in Sub-(ii) of Clause (b) of Section 195(1). In this connection reference may be made to the interpretation put on the words 'of any offence described in Section 488' in the decision S. L. Goswami v. M. P. High Court : 1979CriLJ193 . In view of the clear language of Section 195(1)(b) cognizance of the offences under Sections 467 and 471, I.P.C., and of the offences of criminal conspiracy or abetment could be taken only on a written complaint by the revenue Court concerned and not on the complaint of a private person. Hence, the complaint of Ram Shanker in respect of these offences could not be entertained and proceeded with.

8. In the complaint it was also said that the accused had committed offences under sections 419 and 420, I.P.C. These Sections are not covered under Section 195 Cr. P.C. The question is whether the complaint can be split up and allowed to proceed in respect of these two offences. This course is not available to the complainant. In the decision State of Karnataka v. Hema Reddy : 1981CriLJ1019 their Lordships of the Supreme Court considered the aforesaid question and observed thus (Para 8) .-

In cases where in the course of the same transaction an offence for which no complaint by a court is necessary under Section 195(1)(b) of the Criminal P. C. and an offence for which a complaint of a court is necessary under that sub-section, are committed, it is not possible to split up and hold that the prosecution, of the accused for the offences not mentioned in Section 195(1)(b), Cr. P.C. should be upheld.

From the averments in the complaint in the instant case, it is clear that the offences under Sections 419 and 420, I.P.C. were committed in the course of the same transaction in which the other offences namely under Sections 467, 120B and 109. I.P.C. were committed. Hence, the complaint cannot be split up and cannot be allowed to proceed in respect of offences under Sections 419 and 420, I.P.C.

9. In view of what has been said above, the criminal proceedings on the basis of the criminal complaint filed by Rama Shanker, O. P. No. 1 cannot be allowed to proceed. They constitute an abuse of the process of court and de-serve to be quashed.

10. The application is allowed. The criminal proceedings in Criminal Case No. 168 of 1980 Rama Shanker v. Smt. Maharaji pending in the Court of Munsif Magistrate, v. Allahabad are quashed.


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