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Champalal Punjaji Shah Vs. State of Maharashtra - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberWrit Petition (Criminal) No. 7207 of 1981
Judge
Reported inAIR1982SC791; 1982CriLJ612; 1982(1)SCALE26; (1982)1SCC507; [1982]3SCR61; 1982(14)LC166(SC)
ActsCode of Criminal Procedure (CrPC) - Sections 428
AppellantChampalal Punjaji Shah
RespondentState of Maharashtra
Advocates: Ram Jethmalani and; Rani Jethmalani, Advs
Cases ReferredGovt. of Andhra Pradesh and Anr. v. Anne Venkateswara Rao
Excerpt:
.....of foreign exchange and prevention of smuggling activities act - appellant sought setting off of detention period against sentence of imprisonment imposed upon him - section 428 of criminal procedure code makes it clear that the period of detention' which it allows to be set off against the term of imprisonment imposed on the accused on conviction must be during the investigation, enquiry or trial in connection with the 'same case' in which he has been convicted - period of detention under preventive detention act and maintenance of internal security act is not included in the expression 'period of detention in section 428 - appellant had been acquitted by the high court before any of the orders of detention were made against him and thus there can be no question of the detention..........two years to four years and to the payment of fine of rs. 10,000/- on each of different counts. shri jethmalani contended that though he had argued that the period during which the petitioner had been preventively detained under the maintenance of security act and the conservation of foreign exchange and prevention of smuggling activities act should be 'set off' against the sentence of imprisonment imposed upon him, we had not touched upon the point. he also drew our attention to a reference to 'set off' in the written submissions given to us after the hearing of the case. we may mention that what was argued before us was not that the petitioner was entitled to a 'set off' but that the period of his detention might be taken into account in considering the question of the appropriate.....
Judgment:

1. This petition for review and the petition for the issue of Writ under Article 32 were argued by Shri Jethmalani with, what appeared to us to be more than his customary vehemence and emotion. Nonetheless, we confess, we are not impressed.

2. By our judgment dated August 12, 1981 : 1981CriLJ1273 , we had set aside the judgment of acquittal passed by the High Court of Bombay and restored that of the learned Additional Chief Presidency Magistrate, 8th Court, Esplanade, Bombay, convicting the petitioner under different heads of charges and sentencing him to suffer imprisonment for various terms ranging from two years to four years and to the payment of fine of Rs. 10,000/- on each of different counts. Shri Jethmalani contended that though he had argued that the period during which the petitioner had been preventively detained under the Maintenance of Security Act and the Conservation of Foreign Exchange and Prevention of Smuggling Activities Act should be 'set off' against the sentence of imprisonment imposed upon him, we had not touched upon the point. He also drew our attention to a reference to 'set off' in the written submissions given to us after the hearing of the case. We may mention that what was argued before us was not that the petitioner was entitled to a 'set off' but that the period of his detention might be taken into account in considering the question of the appropriate sentence to be imposed on the petitioner, which question was considered by us. But, we will let that pass, accept Mr. Jethmalani's word for it and proceed to consider the question straightaway.

3. It appears that the petitioner was detained first under the provisions of the MISA and later under the provisions of the COFEPOSA. The periods of detention were September 17, 1974 to April 18, 1975, July 1, 1975 to November 21, 1975 and May 20, 1976 to March 22, 1977. We are told that the orders of detention, which have not been produced before us, were based on facts which were the vary subject-matter of the criminal case. The learned Additional Chief Presidency Magistrate had convicted the petitioner by his judgment dated December 13, 1971 but that was set aside by the High Court by their judgment dated April 20, 1974. The State of Maharashtra filed an application for special leave under Article 136 of the Constitution on November 30, 1974 and special leave was granted by this Court on April 15, 1975. It was noticed by this Court at the time of granting special leave that the petitioner was then in preventive detention and it was directed that in case he was released from detention but rearrested in connection with the case he should be released on bail on the same terms as those on which bail had been previously granted by the High Court. The submission of Shri Jethmalani was that the total of the three periods of detention should be 'set off' against the sentence of imprisonment imposed upon him. He relied upon the decision of this Court in Govt. of Andhra Pradesh and Anr. v. Anne Venkateswara Rao etc. etc. : 1977CriLJ935 .

4. We are unable to agree with the submission of Shri Jethmalani. In the very case cited by the learned Counsel, the Court negatived the contention that the expression 'period of detention' in Section 428 CrPC included the detention under the Preventive Detention Act or the Maintenance of Internal Security Act. It was observed

It is true that the section speaks of the period of detention undergone by an accused person, but it expressly says that the detention mentioned refers to the detention during the investigation, enquiry or trial of the case in which the accused person has been convicted. The section makes it clear that the period of detention' which it allows to be set off against the term of imprisonment imposed on the accused on conviction must be during the investigation, enquiry or trial in connection with the 'same case' in which he has been convicted. We, therefore, agree with the High Court that the period during which the Writ Petitioners were in preventive detention cannot be set off under Section 428 against the term of imprisonment imposed on them.

After holding that the period during which the petitioners therein were in preventive detention could not 'set off' under Section 428 CrPC against the term of imprisonment imposed on them, the Court went on to consider whether the period during which the petitioners were in preventive detention could for any reason be considered as period during which the petitioners were in detention as undertrial prisoners or prisoners serving out a sentence on conviction. In the case of the prisoner A. V. Rao the Court held that the period commencing from the date when he would have normally been arrested pursuant to the First Information Report registered against him should be reckoned as period of detention as an undertrial prisoner. In the case of another prisoner Krishnaiah it was held that the period during which he was in preventive detention subsequent to the conviction and sentence imposed upon him should be treated as detention pursuant to conviction and sentence. The case before us is altogether different. The petitioner had been acquitted by the High Court before any of the orders of detention were made against him. There can be no question of the detention being considered as detention pursuant to conviction; nor can the detention be treated as that of an undertrial. It is only in the circumstances where the prisoner would have unquestionably been in detention in connection with a criminal case if he had not been preventively detained, his preventive detention might be reckoned as detention as an undertrial prisoner or detention pursuant to conviction, for the purposes of Section 428 CrPC.

5. Shri Jethmalani next contended that the petitioner had not been given an opportunity to argue on the question of sentence. That is hardly fair to us. A substantial part of the argument of Shri Jethmalani on that occasion was on the question of sentence and, in the judgment pronounced by us, we did consider the argument advanced by the learned Counsel on the question of sentence. It was also contended before us that the Court was not justified in holding that the petitioner Was responsible for the long delay that had been caused in the disposal of the case and that the Court was wrong in holding that it was for the accused to show that he had been prejudiced by the delay. We see no merit in these contentions. The application for review is therefore dismissed. No separate arguments were advanced in the Writ Petition which is also dismissed.


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