Skip to content


The State Vs. Mohinder Singh Maghar Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtPunjab and Haryana High Court
Decided On
Judge
Reported in1964CriLJ728
AppellantThe State
RespondentMohinder Singh Maghar Singh and ors.
Excerpt:
.....the state or regional transport authority has not communicated the order of refusal passed to the persons concerned, the period of limitation for filing an appeal would commence from the date when the parties concerned acquire knowledge of passing of the said order. - 4. the learned additional sessions judge was of the view that the power to assign bail application to an additional sessions judge can only be exercised by the sessions judge under section 17. (4) of the code of criminal procedure if the sessions judge is absent or is physically incapacitated by illness or like such cause. the order clearly conveys that because of being busy in the election petition, the learned sessions judge was not capable of disposing of the bail application himself......recommending that the order of the learned sessions judge, ferozepore, whereby he assigned a bail application for disposal to the additional sessions judge be held to be without jurisdiction.2. the brief facts giving rise to the present reference are that mohinder singh and 2 other persons, who were being tried along with other in a case under sections 452 and 342 read with section 149 and section 148. indian penal code in the court of magistrate i class, ferozepore, filed an application for the grant of bail to the court of session. the learned sessions fudge passed the following order on that application on 22-11-1902:-i am over busy in the election petition and. therefore, this bail application is sent for disposal to the additional sessions fudge, ferozepore, under section 17.....
Judgment:
ORDER

H.R. Khanna, J.

1. This is a reference made by the Additional Sessions Judge, Ferozepore, recommending that the order of the learned Sessions Judge, Ferozepore, whereby he assigned a bail application for disposal to the Additional Sessions Judge be held to be without jurisdiction.

2. The brief facts giving rise to the present reference are that Mohinder Singh and 2 other persons, who were being tried along with other in a case under Sections 452 and 342 read with Section 149 and Section 148. Indian Penal Code in the Court of Magistrate I Class, Ferozepore, filed an application for the grant of bail to the Court of Session. The learned Sessions fudge passed the following order on that application on 22-11-1902:-

I am over busy in the election petition and. therefore, this bail application is sent for disposal to the Additional Sessions Fudge, Ferozepore, under Section 17 (4) Criminal Procedure Code. The petitioners' counsel to appear tomorrow before him.

As the Additional Sessions Judge was of the view that the learned Sessions Judge was not competent to pass that order, he has made the reference to this Court An interim order releasing the petitioners on bail was, however, made.

3. I have heard Mr. Bachittar Singh, on behalf of the petitioners and Mr. Hal Bhagwan, on behalf of the State. Both of them have urged that the recommendation of the learned Additional Sessions fudge be not accepted and after giving the matter my consideration, I am of the view that the aforesaid recommendation should be turned down Sub-Section(1) of Section 498 of the Code of Criminal Procedure inter alia provides that the Court of Session may in any case, whether there be an appeal on conviction or not, direct that any person be admitted to bail or that the bail required by a Police-officer or Magistrate be reduced. The Court of Session, referred to in the above Sub-Section would include the Court of an Additional Sessions Judge and it would therefore, follow that an Additional Sessions Judge has Jurisdiction in appropriate case to release a person standing trial before a Magistrate on bail provided the bail application has been duly assigned to him. An Additional Sessions Judge can dispose of cases triable by the Sessions Judge which are assigned to him and there are various provisions of the Code of Criminal Procedure dealing with this matter.

Section 17 (4) of the Code prescribes for the disposal of urgent applications by an Additional Sessions Judge and other judicial officers. Urgent applications would obviously include bail applications. Provision of law in this respect under Section 17 (4) is as under:-

(4) The Sessions Judge may also, when he himself is unavoidably absent or incapable of acting, make provision for the disposal of any urgent application by an Additional or Assistant Sessions Judge or it there be no Additional or Assistant Judge by the District Magistrate and such Judge or Magistrate shall have jurisdiction to deal with any such application.

Sub-Section(2) of Section 193 of the Code prescribes for the trial of the cases by Additional Sessions Judges and Assistant Sessions Judges and reads as under:-

(2) Additional Sessions judges and Assistant Sessions Judges shall try such cases only as the State Government by general or special order may direct them to try or Sessions Judge of the division by general or special order, may make over to them for trial.

Sub-Section(2) of Section 409 of the Code makes provision for the disposal of appeals by Additional Sessions Judges and Assistant Sessions Judges and reads as under:-

(2) An Additional Sessions Judge or an Assistant Sessions Judge shall hear only such appeals as the State Government may by general or special order, direct or as the Sessions Judge of the division may make over to him.

Sub-Section (2) of Section 438 of the Code makes provision for the disposal of revisions by an Additional Sessions Judge and is to the following effect:-

(2) An Additional Sessions Judge shall have and may exercise all the powers of a Sessions Judge under this Chapter in respect of any case which may be transferred to him by or under any general or special order of the Sessions Judge.' It would appear from the above that wide powers have been given for assignment of various types of cases by the Sessions Judge to the Additional Sessions Judge and the comprehensive nature of those powers goes to show that the Sessions Judge can in appropriate cases assign an application for bail in a pending case to the Court of Additional Sessions Judge. In actual practice such a power has always been exercised by the Sessions Judges to relieve the congestion of work in their Court and to ensure equitable distribution of work in the Court of Additional Sessions Judges.

4. The learned Additional Sessions Judge was of the view that the power to assign bail application to an Additional Sessions Judge can only be exercised by the Sessions Judge under Section 17. (4) of the Code of Criminal Procedure if the Sessions Judge is absent or is physically incapacitated by illness or like such cause. In my opinion, there is no*** warrai for placing such a limited construction on the expression incapable of acting According to Corpus Juris Secundum Volume 42 page 498, incapable means lacking or wanting in natural ability capacity or qualification or wanting in capacity for the purpose or end in view Keeping in view the above meaning of the word, it would follow that 'incapable' does not necessarily imply that the person rendered incapable is suffering from physical incapacity. It would also cover the case where the incapacity is caused by other causes including the pressure of other work. The order of the learned Sessions Judge shows that on 22-11-1962 he was busy in the election petition. He accordingly directed that the bail application should come up for hearting before the Additional Sessions Judge. The order clearly conveys that because of being busy in the election petition, the learned Sessions Judge was not capable of disposing of the bail application himself. In my opinion, it was for the learned Sessions Judge to decide whether, on account of the rush of work or otherwise, he was rendered incapable of disposing of the bail application and his decision in this respect could not be questioned by the Additional Sessions Judge who as stated in Rule 4. Chapter 1-G of the Rules and Orders of the High Court, Volume IV, is under the general control of the Sessions Judge.

5. I therefore, decline to accept the recommendation of the learned Additional Sessions Judge.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //