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Chhajju Ram Godara and ors. Vs. State of Haryana and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtPunjab and Haryana High Court
Decided On
Judge
Reported in1978CriLJ608
AppellantChhajju Ram Godara and ors.
RespondentState of Haryana and anr.
Cases ReferredBalchand Jain v. State of Madhya Pradesh
Excerpt:
.....under article 227 of the constitution. - , has observed that this power of granting anticipatory bail is extra-ordinary in character and it is only in exceptional cases where it appears that a person might be falsely implicated or a frivolous case might be launched against him that resort is to be made to this provision. section 438 does not contain unguided or uncanalised powers to pass an order for anticipatory bail, but such an order being of an exceptional type can only be passed if, apart from the conditions mentioned in section 437, there is a special case made out for passing the order. 4. as at present advised, i am of the view that the present case does not come* within the purview of a special and exceptional case as laid down by their lordships of the supreme..........and will give a free licence to the accused persons charged with non-bailable offences to get easy bail by approaching the court under section 438 and by-passing section 437 of the code. this, we feel, could never have been the intention of the legislature. section 438 does not contain unguided or uncanalised powers to pass an order for anticipatory bail, but such an order being of an exceptional type can only be passed if, apart from the conditions mentioned in section 437, there is a special case made out for passing the order.4. as at present advised, i am of the view that the present case does not come* within the purview of a special and exceptional case as laid down by their lordships of the supreme court. however, i would not wish to foreclose the issue at this very stage because.....
Judgment:
ORDER

S.S. Sandhawalia, J.

1. This is an application .on behalf of the four petitioners for the grant of anticipatory bail by this Court Under Section 438 of the Cr.PC

2. The case allegedly registered againt them under which they foresee apprehension by the police is an ordinary one Under Section 430 of the IPC It appears to be the admitted position that the petitioners do own land in village Mmbri which is irrigated through Ratta Khera Distributary from which the unauthorised irrigation is said to have taken place. It has been averred on their behalf that the petitioners are relations of a former Minister for Local Government in the erstwhile Congress Ministry in the State of Haryana. It is however significant U note that on the petitioners' own showing no case has been registered against the said Minister though it is sought to be suggested that the petitioners are being falsely implicated because of their relationship with him.

3. In the recent judgment of their Lordships of the Supreme Court report-as Balchand Jain v. State of Madhya Pradesh 1977 Cur LJ (Cri) 11 : 1977 Cri LJ 225 (SC), Bhagwati J., has observed that this power of granting anticipatory bail is extra-ordinary in character and it is only in exceptional cases where it appears that a person might be falsely implicated or a frivolous case might be launched against him that resort is to be made to this provision. Fazal Alit J., who prepared the main concurring judgment therein has noticed the limitations implicit in the exercise of the power Under Section 438, Cr.PC in the following terms (at p. 235) :

As Section 438 immediately follows Section 437 which is the main provision for bail in respect of non-bailable offences it is manifest that the conditions imposed by Section 437(1) are implicitly contained in Section 438 of the Code. Otherwise the result would be that a person who is accused of murder can get away Under Section 438 by obtaining an order for anticipatory bail without the necessity of proving that there were reasonable grounds for believing that he was not guilty of offence punishable with death or imprisonment for life. Such a course would, render provisions of Section 437 nugatory and will give a free licence to the accused persons charged with non-bailable offences to get easy bail by approaching the Court Under Section 438 and by-passing Section 437 of the Code. This, we feel, could never have been the intention of the Legislature. Section 438 does not contain unguided or uncanalised powers to pass an order for anticipatory bail, but such an order being of an exceptional type can only be passed if, apart from the conditions mentioned in Section 437, there is a special case made out for passing the order.

4. As at present advised, I am of the view that the present case does not come* within the purview of a special and exceptional case as laid down by their Lordships of the Supreme Court. However, I would not wish to foreclose the issue at this very stage because of the fact that the full contents of the first information report in the case have not been placed on this record. This apart, Section 438 of the Cr.PC gives concurrent powers of granting anticipatory bail both to the High Court and the Court of Session. As in other analogous provision in the Code it is normally to be presumed, that the Court of Session would be first approached for the grant thereof unless an adequate case for not approaching the said Court has been made out. This, of course, is not an inflexible rule. However, in the present case, the petitioners have not shown as to why they have chosen to by-pass the Court of Session whilst approaching the High Court directly. They should hence first approach the said Court for the grant of this relief.


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