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Gopalanachari Vs. State of Kerala - Court Judgment

LegalCrystal Citation
SubjectConstitution
CourtSupreme Court of India
Decided On
Case NumberWrit Petition No. 350 of 1980
Judge
Reported inAIR1981SC674; 1981CriLJ337; 1980Supp(1)SCC649; [1981]1SCR1271
ActsCode of Criminal Procedure (CrPC) - Sections 110; Constitution of India - Articles 14 and 19
AppellantGopalanachari
RespondentState of Kerala
Appellant Advocate M.M. Abdul Khader,; V.M. Tarkunde and; EMS Enam, Advs
Respondent Advocate V.J. Francis, Adv.
Cases ReferredPrem Chand v. Union of India
Excerpt:
.....substantiation. after all the judicial process must not fail functionally as the protector of personal liberty. referring to a similar situation in american society, ralph nader in his introduction to a well-documented book titled 'american inc. we are clear in our mind that prevention is better than cure, in criminal law as in medicine, especially when there is judicial supervision. society cannot be left at the mercy of predators and bandits who, like wild beasts, prey upon the weak and the innocent and become a menace to peace and security of society. but liberty is a prized value and that is why we have insisted not merely upon the police having to be careful before marching poor people into court under section 110 but the court itself having to be gravely concerned about using..........urgency and oblivious to the fact that for several months the petitioner has been deprived of his personal liberty even at the advanced age of 70.4. if men can be whisked away by the police and imprisoned for long months and the court can keep the cases pending without thought to the fact that an old man is lying in cellular confinement without hope of his case being disposed of, article 21', read with articles 14 and 19 of the constitution, remain symbolic and scriptural rather than a shield against unjust deprivation. law is not a mascot but a defender of the faith. surely, if law behaves lawlessly, social justice becomes a judicial hoax.5. a closer look at section 110 of the code in the setting of peril to personal liberty thus becomes a necessity in this case. counsel for the state,.....
Judgment:

V.R. Krishna Iyer, J.

1. The lament of the petitioner, Gopalanachari, a septuagenarian languishing in a Kerala prison, is that in his case the law has become lawless and justice has fallen as the first casualty, a lot shared by several other prison-mates. He wrote a letter dated nil to one of us (Krishna Iyer, J.) complaining of illegal detention under Section 110, Criminal Procedure Code (for short, the Code) whereupon the jurisdiction of this Court was invoked and the following order was made:

Shri M.M. Abdul Kader. Senior Advocate with Mr. E.M. Sadrul Enam, Advocate-on-Record will be appointed as amicus curiae for the petitioner.

Issue show cause notice to the respondent State with a direction that the State shall furnish the total number of prisoners in the Sub-Jail Kottayam, who are now kept in custody under Section 110, Cr.P.C. and give further particulars as to how long they have been in prison on this score and whether the hearing of the cases under Section 110, Cr.P.C. is over. The Superintendent of the Jail will further furnish the number of prisoners in prison who are above seventy years old and below 25 years.

Copy of the notice will be served on advocate amicus curiae as well as on Shri V.J. Francis, Advocate for the State. Order will also be issued to the Superintendent of the Jail apart from the State.

Post the matter on 2nd April, 1980.

2. Even here we may state that Shri M.M. Abdul Kader, Senior Advocate assisted by Shri E.M. Sadrul Enam, Advocate-on-Record, has rendered help as amicus curiae and enabled the court to set human rights in perspective in a Section 110 situation. Shri Tarkunde also as intervener, has helped the court which, incidentally, strengthens the current of participative justice since leading members of the bar and public organisations in the field taking part in the court process in the shape of assistance in the cause of justice lends reality to the democracy of judicial remedies,

3. The State, in response to the notice, put in a statement that in the Sub-Jail at Kottayam there are as many as six prisoners detained under Section 110 of the Code. Apparently, they have been suffering incarceration for several months, the petitioner himself having been in jail from 23-2-1980. It is added by the Superintendent, Sub-Jail, that the petitioner 'is well known habitual prisoner of the Kerala State... he is known as 'Kalian Gopalan'' i.e., thief Gopalan. In pathetic contrast to this stigmatising generalisation that the petitioner is a well-known 'habitual' we find the averment in the petition of the detainee that he has been falsely implicated without any regard for human rights. His averments which have not been specifically contested may well be extracted:

The case charged against me by the Kottayam Arpukkara Police in the Ettumanur Court is on night patrol, found hiding in the varanda of a shop, on asking the name and address; answered the name as Shankunni of Pala; on again questioning answered as Krishnan Kutty of Pankunnari and again on questioning, arrested on doubt as a 'K.D. ' on the Pathanam Thitta Police Station and on enquiry it is found that the person is an ex-criminal and not to be let free; and for that, to obtain bail for two years, this is the charge against the person, submitted by the Police before the court.

I am 71 years old. My native place is Pathanamthitta of Kottayam District. While I was living in my house having loss of eyesight and hearing power due to old age, a Police man known to me earlier, saw me on a road near my house, saying that he has to enquire something, taken me in a van to Arpukkara Police Station, after putting me in the lock-up for ten days produced me before the Court after making the record as having arrested me on the previous night of producing me before the Court,

But, it is such a position that if the bail along with the bond as aforesaid is not furnished for a period of two years, I have to be inside the jail for the said period.

I submit before your Honour that I have much pain and agony that without considering that I am 71 years old and have difficulties due to that, and without seeing or giving remedy keeping me in the jail on such a fabricated case. There is no indication even in the statement put in by the Superintendent that there has been any conviction by a criminal court as yet. The cases are pending, apparently without any sense of urgency and oblivious to the fact that for several months the petitioner has been deprived of his personal liberty even at the advanced age of 70.

4. If men can be whisked away by the Police and imprisoned for long months and the court can keep the cases pending without thought to the fact that an old man is lying in cellular confinement without hope of his case being disposed of, Article 21', read with Articles 14 and 19 of the Constitution, remain symbolic and scriptural rather than a shield against unjust deprivation. Law is not a mascot but a defender of the faith. Surely, if law behaves lawlessly, social justice becomes a judicial hoax.

5. A closer look at Section 110 of the Code in the setting of peril to personal liberty thus becomes a necessity in this case. Counsel for the State, Shri Francis, amicus curiae Shri Abdul Kader and Senior Advocate Shri Tarkunde, agreed that unless the preventive power under Section 110 were prevented from pervasive misuse by zealous judicial vigilance and interpretative strictness, many a poor man, may be cast into prison by sticking the label of 'habitual' or by using such frightening expressions as 'desperate', 'dangerous' and 'hazardous to the community'. Law is what the law does, even as freedom is what freedom does. Going by that test, Section 110 cannot be permitted in our free Republic to pick up the homeless and the have-nots as it did when under British subjection because today to be poor is not a crime in this country. George Bernard Shaw, though ignorant of Section 110, did sardonically comment that 'the greatest of evils and the worst of crimes is poverty.'

6. Article 21' insists that no man shall be deprived of his life or personal liberty except according to the procedure established by law. In Maneka Gandhi case (Per Bhagwati J.) this Court in clearest terms strengthened the rule of law vis-a-vis personal liberty by insisting on the procedure contemplated by Article 21 having to be fair and reasonable, not vagarious, vague and arbitrary:

The principle of reasonableness, which legally as well as philosophically, is an essential element of equality or non-arbitrariness pervades Article 14 like a brooding omnipresence and the procedure contemplated by Article 21 must answer the test of reasonableness in order to be in conformity with Article 14. It must be 'right and just and fair' and not arbitrary, fanciful or oppressive; otherwise, it would be no procedure at all and the requirement of Article 21 would not be satisfied.

The principles and procedures are to be applied which, in any particular situation or set of circumstances, are right and just and fair. Natural justice, it has been said, is only 'fair play in action'. Nor do we wait for directions from Parliament. The common law has abundant riches; there may we find what Byles, J., called 'the justice of the common law.' (Wiseman v. Borneman; Procedural safeguards are the indispensable essence of liberty. In fact, the history of personal liberty is largely the history of procedural safeguards and right to a hearing has a human-right ring. In India, because of poverty and illiteracy, the people are unable to protect and defend their rights; observance of fundamental rights is not regarded as good politics and their transgression as bad politics. I sometimes pensively reflect that people's militant awareness of rights and duties is a surer constitutional assurance of governmental respect and response than the sound and fury of the 'question hour' and the slow and unsure delivery of court writ....

To sum up, 'procedure' in Article 21 means fair, not formal procedure. 'Law' is reasonable law, not any enacted piece. As Article 22 specifically spells out the procedural safeguards for preventive and punitive detention, a law providing for such detentions should conform to Article 22. It has been rightly pointed out that for other rights forming part of personal liberty, the procedural safeguards enshrined in Article 21 are available.

The constitutional survival of Section 110 certainly depends on its obedience to Article 21, as this Court has expounded. Words of wide import, vague amplitude and far too generalised to be safe in the hands of the Police cannot be constitutionalised in the context of Article 21 unless read down to be as a fair and reasonable legislation with reverence for human rights. A glance at Section 110 shows that only a narrow signification can be attached to the words in Clauses (a) to (g), 'by habit a robber....',

by habit a receiver of stolen property...', 'habitually protects or harbours thieves...', 'habitually commits or attempts to commit or abets the commission of...', 'is so desperate and dangerous as to render his being at large without security hazardous to the community'. These expressions, when they become part of the preventive chapter with potential for deprivation of a man's personal freedom up to a period of three years, must be scrutinised by the court closely and anxiously. The poor are picked up or brought up, habitual witnesses swear away their freedom and courts ritualistically commit them to prison and Article 21 is for them a freedom under total eclipse in practice. Courts are guardians of human rights. The common man looks upon the trial court as the protector. The poor and the illiterate, who have hardly the capability to defend themselves, are nevertheless not 'non-persons', the trial judges must remember. This Court in Hoskot's case has laid down the law that a person in prison shall be given legal aid at the expense of the State by the court assigning counsel. In cases under Section 110 of the Code, the exercise is' often an idle ritual deprived of reality although a man's liberty is at stake. We direct the trial magistrates to discharge their duties, when trying cases under Section 110, with great responsibility and whenever the counter-petitioner is a prisoner give him the facility of being defended by counsel now that Article 21 has been reinforced by Article 39A. Otherwise the order to bind over will be bad and void. We have not the slightest doubt that expressions like 'by habit', 'habitual', 'desperate', 'dangerous', 'hazardous' cannot be flung in the face of a man with laxity of semantics. The Court must insist on specificity of facts and be satisfied that one swallow does not make a summer and a consistent course of conduct convincing enough to draw the rigorous inference that by confirmed habit, which is second nature, the counter-petitioner is sure to commit the offences mentioned if he is not kept captive. Preventive sections privative of freedom, if incautiously proved by indolent judicial processes, may do deeper injury. They will have the effect of detention of one who has not been held guilty of a crime and carry with it the judicial imprimatur, to boot. To call a man dangerous is itself dangerous; to call a man desperate is to affix a desperate adjective to stigmatise a person as hazardous to the community is itself a judicial hazard unless compulsive testimony carrying credence is abundantly available. A sociologist may pardonably take the view that it is the poor man, the man without political clout the person without economic stamina, who in practice gets caught in the coils of Section 110 of the Code, although, we as court, cannot subscribe to any such proposition on mere assertion without copious substantiation. Even so, the court cannot be unmindful of social realities and be careful to require strict proof when personal liberty may possibly be the casuality. After all the judicial process must not fail functionally as the protector of personal liberty.

7. Indeed, several commissions, spread over decades, and even the Central Law Commission, in some of its reports, disclosed the presence in our midst of many habitual economic offenders and chronic corporate criminals who, perhaps, may not be on the. wanted list of the Police under Section 110 of the Code although their dangerous activities may prove a hazard to the health and wealth of nation. Referring to a similar situation in American Society, Ralph Nader in his introduction to a well-documented book titled 'American Inc.' has observed:

In no clearer fashion has the corporation held the law at bay than in the latter's paralysis towards the corporate crime wave. Crime statistics almost wholly ignore corporate or business crime; there is no list of the ten most wanted corporations; the law affords no means of regularly collecting data on corporate crime; and much corporate criminal behavior (such as pollution) has not been made a crime because of corporate opposition. For example, wilful and knowing violations of auto, tire, radiation and gas pipeline safety standards are not considered crimes under the relevant statutes even if lives are lost as a result. The description of an array of corporate crimes in this forthright book reveals a legal process requiring courage, not routine duty, by officials to enforce the laws against such outrages. The law is much more comfortable sentencing a telephone coin box thief to five years than sentencing a billion-dollar price-fixing executive to six weeks in jail. In one recounting after another, the authors pile up the evidence towards one searing conclusion-that corporate economic, product, and environmental crimes dwarf other crimes in damage to health, safety and property, in confiscation of theft of other people's monies, and in control of the agencies which are supposed to stop this crime and fraud. And it all goes oh year after year by blue-chip corporate recidivists.

Why? It is easy to answer-'power'. But that is the beginning, not the end, of understanding. [America, Inc. by Morton Mintz and Jerry S. Cohen, p. 11] True, American conditions are different from Indian conditions and these observations may not have necessary application to our societal situation. The point of Ralph Nader has, however, some relevance.

8. Let us allay misunderstandings. We are clear in our mind that prevention is better than cure, in criminal law as in medicine, especially when there is judicial supervision. Society cannot be left at the mercy of predators and bandits who, like wild beasts, prey upon the weak and the innocent and become a menace to peace and security of society. But liberty is a prized value and that is why we have insisted not merely upon the Police having to be careful before marching poor people into court under Section 110 but the Court itself having to be gravely concerned about using preventive provisions against helpless persons, not on formal testimony readily produced to order as we have noticed in a recent case, [Prem Chand v. Union of India, Writ Petition No. 3050 of 1980 decided on 11-11-1980: : 1981CriLJ5 (SC)], but on convincing testimony of clear and present danger to society.

9. In the present case the petitioner has been too long in prison, and we take it that no circumstances placed before us justify keeping him longer in custody. The trial magistrate will, having regard to the observations we have made, drop the proceedings in the interests of justice. The other prisoner above 70 years also should be enlarged right away (Kutty Thankappan, U. T. No. 665). We expect any Government which has any regard for human rights not to use Section 110 of the Code, torture some fashion, against the weak and the poor merely because they belong to the 'have-not' class and can be easily apprehended as 'habitual' this or that or dangerous or desperate; We draw the attention of the State Government to the likely misuse of the preventive provisions and expect it to issue suitable instructions to the Police minions so that the law will be legitimated by going into action where it must strike and by being kept sheathed where there is no need for indiscriminate display. With these observations, we direct the release of the petitioner and Kutty Thankappan, U. T. No. 665 on their own bonds until formal orders are passed by the trial court in the regular criminal proceedings under Section 110 of the Code.


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