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Paltu Matabadal Vs. the State of Madhya Pradesh - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMadhya Pradesh High Court
Decided On
Case NumberCriminal Revn. No. 408 of 1959
Judge
Reported inAIR1961MP5; 1961CriLJ88
ActsEvidence Act, 1872 - Sections 51
AppellantPaltu Matabadal
RespondentThe State of Madhya Pradesh
Advocates:Rajendra Singh and ;P.C. Pathak, Advs.
DispositionRevision allowed
Cases ReferredRamkaransingh v. Emperor
Excerpt:
- .....sate of 'ganja'. on 7-7-1957 excise sub-inspector shri d.k. singh and shri jeewanlal went to the shop of the accused. on their arrival they noticed that the accused was trying to conceal sun aluminium container beneath his wooden dias. shri jeewanlal took the container from the hands of the accused. on being opened it was found to contain 3 tolas of foreign 'ganja',.3. the applicant was on the facts stated above tried and convicted under section 54 (a) of the c. p. and berar excise act.4. it appears from the statement of p.w. 1 -- shri d.k. singh that none of the persons who entered the shop gave their personal search he has stated that the 'ganja' contained in the aluminium container is foreign 'ganja' but has stated no reasons on which his opinion is based.5. it was held in the case.....
Judgment:
ORDER

P.R. Sharma, J.

1. The applicant Paltu has been convicted by the Magistrate First Class Bilaspsr under Section 34 (a) of the C.P. and Berar Excise Act and sentenced to undergo rigorous imprisonment for four months and to pay a fine of Rs. 100/- or in default to undergo further rigorous imprisonment for one month. An appeal preferred by him against his conviction and sentence was partly allowed by the First Additional Sessions Judge Bilaspur. He has now come up, in revision before this Court.

2. The applicant runs a grocery shop as mouza Pendra and also holds a licence for sate of 'Ganja'. On 7-7-1957 Excise Sub-Inspector Shri D.K. Singh and Shri Jeewanlal went to the shop of the accused. On their arrival they noticed that the accused was trying to conceal sun aluminium container beneath his wooden dias. Shri Jeewanlal took the container from the hands of the accused. On being opened it was found to contain 3 tolas of foreign 'Ganja',.

3. The applicant was on the facts stated above tried and convicted under Section 54 (a) of the C. P. and Berar Excise Act.

4. It appears from the statement of P.W. 1 -- Shri D.K. Singh that none of the persons who entered the shop gave their personal search He has stated that the 'Ganja' contained in the aluminium container is foreign 'Ganja' but has stated no reasons on which his opinion is based.

5. It was held in the case of Ramkaransingh v. Emperor, AIR 1935 Nag 13, that though the Excise Inspectors may be treated as experts in their own branch it is the duty of the Court to ascertain from them the reasons on which their opinion is based in order that the Court may come to its own conclusion as to the correctness or otherwise of the opinion given by them. No grounds were stated in this case either by P. W. 1 -- Shri D.K. Singh or P.W. 3 -- Shri Jeewanlal in support of their opinion to the effect that the 'Ganja' seized from the shop of the accused is foreign 'Ganja'. The accused was at the time ofthe incident a licensed 'Canja' vendor, the prosecution was therefore, bound to prove that the muddemal 'Ganja' did not belong to the class of the commodity which, is ordinarily issued for sale. No grounds were shown on which such an inference could be based.

6. The conviction of the present applicant cannot, therefore be maintained.

7. This revision application is, therefore, allowed. The conviction and sentence passedagainst the applicant are hereby set aside. Hisbail-bonds are cancelled. The amount of fineshall if realised from the applicant be refundedto him.


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