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Jaswantsingh Jawansingh and ors. Vs. Ranchod Nanda Dhakad - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMadhya Pradesh High Court
Decided On
Judge
Reported in1954CriLJ1544
AppellantJaswantsingh Jawansingh and ors.
RespondentRanchod Nanda Dhakad
Cases ReferredTejsingh v. State
Excerpt:
- - and has held that the provisions of section 117 (3) were mandatory and a failure to comply with them vitiated the order......and a prayer was made for taking action against them, under section 107, criminal p. c.3. the learned magistrate took up the matter for consideration and on 7-6-1952 passed a composite order purporting to be under section 112 and section 117(3) of the criminal p. c. the petitioners preferred a revision application against this order and the learned sessions judge dhar has made a reference to the high court with recommendation that the order of the sub. divisional magistrate be set aside,4. the parties did not put in any appearance and the government advocate was heard.5. the order of reference shows that the learned sessions judge felt that no order could be passed against the petitioners so long as an order under section 112 was not communicated to them and there-lore the composite.....
Judgment:
ORDER

Samvatsar, J.

1. This is a criminal reference by the Sessions Judge Dhar under Section 438, Criminal P. C.

2. The non-applicant Ranchod lodged a complaint in the Court of the Sub-Divisional Magistrate, 2nd Class Badnawar against the petitioners on 26-6-1952. It was alleged in the complaint that the petitioners had gone to the complainant's field and had taken forcible possession thereof. It was also alleged that the petitioners are about to commit breach of peace and a prayer was made for taking action against them, under Section 107, Criminal P. C.

3. The learned Magistrate took up the matter for consideration and on 7-6-1952 passed a composite order purporting to be under Section 112 and Section 117(3) of the Criminal P. C. The petitioners preferred a revision application against this order and the learned Sessions Judge Dhar has made a reference to the High Court with recommendation that the order of the Sub. Divisional Magistrate be set aside,

4. The parties did not put in any appearance and the Government Advocate was heard.

5. The order of reference shows that the learned Sessions Judge felt that no order could be passed against the petitioners so long as an order under Section 112 was not communicated to them and there-lore the composite order was invalid. The view of the learned Judge is supported by a decision in - 'Emperor v. Sidik Ghulam' AIR 1943 Sind 163 (A). Another division Beach of the same Court has in - 'Emperor v. Yusif Jumo' AIR 1943 Sind 175 (B) followed this case and held that the error on the part of the Magistrate in failing to read out the order under Section 112 or to explain its substance vitiates the order under Section 117(3). In the case of - Tejsingh v. State AIR 1954 Madh-B 39 (C), Newaskar J. has discussed the provisions of Section 117(3), Criminal P. C. and has held that the provisions of Section 117 (3) were mandatory and a failure to comply with them vitiated the order. In the present case the order under Sections 112 and 117(3) were passed at the same time and the order under Section 112 was not communicated to the petitioner before the order under Section 117(3) was passed. The order of the trial Court under Section 117 (3) cannot therefore be supported.

6. But there is also another aspect which needs to be examined. An order under Section 117(3) can be passed by the Magistrate only in case of emergency and that also to prevent the breach of peace. The learned Magistrate has passed the order under Section 117(3) in order to enable the complainant to carry on his agricultural operations. Now this is not valid ground for passing an order under Section 117 (3).

7. The result is that the reference is accepted, the order of the Magistrate is set aside and the ease is sent back for proceeding further according to law.


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