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Gopal Malik Vs. State of Orissa - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtOrissa High Court
Decided On
Case NumberCriminal Revision No. 431 of 1981
Judge
Reported in1985(II)OLR511
AppellantGopal Malik
RespondentState of Orissa
Appellant AdvocateB. Rath, P.K. Parida and R.C. Rath
Respondent AdvocateD.P. Sahoo, Standing Counsel
DispositionPetition allowed
Cases ReferredS. Mohan Rao v. Bhubaneswar Rath
Excerpt:
- labour & services pay scale:[tarun chatterjee & r.m. lodha,jj] fixation - orissa service code (1939), rule 74(b) promotion - government servant, by virtue of rule 74(b), gets higher pay than what he was getting immediately before his promotion - circular dated 19.3.1983 modifying earlier circular dated 18.6.1982 resulting in reduction of pay of employee on promotion held, it is not legal. statutory rules cannot be altered or amended by such executive orders or circulars or instructions nor can they replace statutory rules. .....against the order of conviction and sentences passed against him has not legally and properly been heard and disposed of by the court of session. it would be seen from the record of the appellate court that on 8. 7. 1981, a data to which the appeal stood posted for hearing, no steps were taken by the appellant and none appeared for him. the assistant public prosecutor was heard and the record was perused by the appellate court. judgment was delivered some days thereafter. as has been observed by the supreme court in 1982 scc (cri) 143 khaili and ors. v. state of u. p. and by this court in 1984 cri. l. j. 581 :1984 (i) olr 1031: 1984 c. l. r. (cri.) 296 : surendra mohapatra v. state and 1985 cri. l. j. 228 : 1984 (2) crimes 898 : 1934 (i) olr 1033: 53(1984) clt 585 : s. mohan rao v......
Judgment:

B.K. Behera, J.

1. Upon hearing the learned counsel for the petitioner and the learned Standing Counsel, I would uphold the contention raised on behalf of the petitioner that the appeal against the order of conviction and sentences passed against him has not legally and properly been heard and disposed of by the Court of Session. It would be seen from the record of the appellate Court that on 8. 7. 1981, a data to which the appeal stood posted for hearing, no steps were taken by the appellant and none appeared for him. The Assistant Public Prosecutor was heard and the record was perused by the appellate Court. Judgment was delivered some days thereafter. As has been observed by the Supreme Court in 1982 SCC (Cri) 143 Khaili and Ors. v. State of U. P. and by this Court in 1984 Cri. L. J. 581 :1984 (I) OLR 1031: 1984 C. L. R. (Cri.) 296 : Surendra Mohapatra v. State and 1985 Cri. L. J. 228 : 1984 (2) Crimes 898 : 1934 (I) OLR 1033: 53(1984) CLT 585 : S. Mohan Rao v. Bhubaneswar Rath, when such a situation arises, the appellate Judge should engage an Advocate amicus curiae and then proceed to dispose of the appeal on merits. This had not been done.

2. I would accordingly allow the revision and set aside the impugned appellate judgment and order and direct the Sessions Judge, Cuttack, to dispose of the appeal in accordance with law within three months hence and intimate the fact of such disposal to this Court.


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