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Wazir Singh and ors. Vs. Babu Ram - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtPunjab and Haryana High Court
Decided On
Judge
Reported in1983CriLJ1922
AppellantWazir Singh and ors.
RespondentBabu Ram
Cases ReferredBhuneshwar Prasad Sinha v. State of Bihar
Excerpt:
.....would commence from the date when the parties concerned acquire knowledge of passing of the said order. - the accused-petitioners approached the court of session unsuccessfully on the point that, after the discharge of the accused on the police report, no cognizance of the offence could be taken on a complaint. that matter too has to be raised before the learned magistrate and not in a petition like the present one......the court of session unsuccessfully on the point that, after the discharge of the accused on the police report, no cognizance of the offence could be taken on a complaint. they approa-ached this court being aggrieved against the aforesaid order. but this court too did not come to their rescue; for the magistrate had yet to apply his mind whether to proceed against the accused or not and, in that event, the matter had been sent to another magistrate for the purpose. the successor magistrate then passed the impugned order giving rise to this petition.4. miss taunque has broadly urged that when the magistrate had passed the order of discharge in the police case, it would no longer be within his power to take cognizance of offences in respect to the same facts on which he has already.....
Judgment:
ORDER

M.M. Punchhi, J.

1. The petitioners are aggrieved against a summoning order passed by the trial Magistrate who required of them to come and face an enquiry for offences under Sections 341/506 and 323. I.P.C. They have approached this Court under Section 482 of Cri. P.C.

2. The broad facts are these. An offence was allegedly committed and the complainant-party was proceeding towards the police station to lodge a report. The accused-petitioners intercepted them and threatened them that if the matter was reported to the police they would be killed. In the process thereof Wazir Singh petitioner allegedly caused a lathi blow to Swaran Singh, keeping apart the earlier incident the second incident was reported to the police. A case under Sections 341/506/323, I.P.C. was registered and investigated. Finally, the police submitted a report under Sections 169/173 of the Cri. P.C. The learned Magistrate, agreeing with the same discharged the accused on 1-7-1981. On the same day Babu Ram, an eye-witness cited in the aforesaid F. I. R., filed a complaint for the aforesaid offences.

3. The Magistrate took cognizance of the offences on the complaint and, after recording preliminary evidence, issued a summoning order against the accused-petitioners. The accused-petitioners approached the Court of Session unsuccessfully on the point that, after the discharge of the accused on the police report, no cognizance of the offence could be taken on a complaint. They approa-ached this Court being aggrieved against the aforesaid order. But this Court too did not come to their rescue; for the Magistrate had yet to apply his mind whether to proceed against the accused or not and, in that event, the matter had been sent to another Magistrate for the purpose. The successor Magistrate then passed the impugned order giving rise to this petition.

4. Miss Taunque has broadly urged that when the Magistrate had passed the order of discharge in the police case, it would no longer be within his power to take cognizance of offences in respect to the same facts on which he has already expressed his opinion. Reliance was placed on a Single Bench judgment of the Patna High Court in Bhuneshwar Prasad Sinha v. State of Bihar, 1981 Cri LJ 795, in which the view taken was that until the order passed by a Magistrate in a judicial proceeding was set aside by a revisional Court, the sanctity of that judicial order has to be preserved. It was in these circumstances held that the Magistrate could not take cognizance on the basis of the complaint. But for the aforesaid Patna High Court judgment, there is no authority supporting the view.

5. It seems to me that the function of the Magistrate, while dealing with report under Section 173, whether it be a report of the nature of Section 169 or 170, Cr. P.C. is judicial and the nature of the order passed by him would remain the same. Undoubtedly, such an order passed in exercise of judicial functions can, by no means, be called a judgment so as to conform to the standards of Section 354 of Cr. P.C. unless it tends to end in acquittal or conviction of the accused. A mere order of discharge contradistinctly cannot be called a judgment, and if that is so, nothing stops the Magistrate from taking cognizance of the offence after passing an order of discharge on a police report. Thus, with due respect to the Honible Single Judge of the Patna High Court, I do not propose to follow his view as it would defeat the spirit and provisions of the Code.

6. It has then been contended that the complaint discloses no offence and the supportive preliminary evidence also does not disclose any offence. Specifically, it has been brought out that the blow allegedly caused by Wazir Singh to Swaran Singh PW is not supported by any medical evidence. Secondly, the threat allegedly given out was conditional and it was optional for the complainant-party to wriggle out of that threat by taking the alternative course suggested. And thirdly, there could be no wrongful restraint as the complainant party was only engaged in talking. As noted earlier, the matter is at the preliminary stages, so I do not propose to deal with these questions at this stage. The petitioners may, if so advised raise these questions before the learned Magistrate at the pre-charge stage.

7. Lastly, it has been contended that the offences allegedly are trivial in nature and fall within the scope of Section 95 of the I.P.C. That matter too has to be raised before the learned Magistrate and not in a petition like the present one.

8. For the foregoing reasons, there is no merit in the petition which is hereby dismissed. Criminal Misc. No. 2666 of 1983 for production of documents stands disposed of by this order.

9. The parties through their counsel are directed to put in appearance before the learned Magistrate on the 29th July 1983.


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