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Hazara Singh Gill Vs. the State of Punjab - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1965SC720; [1964]4SCR1
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 527
AppellantHazara Singh Gill
RespondentThe State of Punjab
Excerpt:
.....application, citing reasons that nothing was found from respondents possession, he had been in jail since past three years and no chance of his appeal being heard within seven-year period - held, these circumstances are not sufficient to satisfy the mandatory requirements of section 37(1)(b). matter remitted to high court for fresh consideration of the application. bail application to be considered only after respondent surrendered to custody. sections 37(1)(b) & 27-a & 29 :[d.k.jain & r.m.lodha,jj] grant of bail grounds for and matters to be considered respondent charged with financing and trading in 14.900 kilograms of heroin - sentenced to 10 years ri and fined rs 1 lakh - high court allowing bail application, citing reasons that nothing was found from respondents..........and 33/4 of 1963) under section 52 of the prisons act, pending for trial in the court of mr. sant singh, magistrate, first class, amritsar. the petitioner requests that these cases be transferred outside the state of punjab for disposal. the facts, in so far as they have been admitted by the state of punjab, are as follows : the petitioner is a resident of village rattoke in the amritsar district. he was elected as member of the punjab vidhan sabha in the last general elections after defeating s. hardip singh, the brother-in-law of the chief minister of the state. s. surrinder singh kairon, son of the chief minister, and s. ranjit singh grewal, who was posted as senior superintendent of police at amritsar, have married sisters. s. mukund singh, the father-in-law of s. surrinder singh,.....
Judgment:

Hidayatullah, J.

1. This is a petition by one Hazara Singh Gill for the transfer of two criminal cases (Nos. 33/3 and 33/4 of 1963) under section 52 of the Prisons Act, pending for trial in the court of Mr. Sant Singh, Magistrate, First Class, Amritsar. The petitioner requests that these cases be transferred outside the State of Punjab for disposal. The facts, in so far as they have been admitted by the State of Punjab, are as follows :

The petitioner is a resident of village Rattoke in the Amritsar District. He was elected as member of the Punjab Vidhan Sabha in the last General Elections after defeating S. Hardip Singh, the brother-in-law of the Chief Minister of the State. S. Surrinder Singh Kairon, son of the Chief Minister, and S. Ranjit Singh Grewal, who was posted as Senior Superintendent of Police at Amritsar, have married sisters. S. Mukund Singh, the father-in-law of S. Surrinder Singh, owned vast lands. S. Mukund Singh died without leaving any male issue and the estate came under the Court of Wards, and the petitioner obtained some of the lands from the Courts of Wards. In May, 1960, the agitation for what is described as the 'Punjabi Suba' was started and the petitioner was arrested under sub-section 411/414, Indian Penal Code, and a report was sent against him under section 107/151, Cr.P.C., and a warrant was also issued. The petitioner was held for interrogation on a remand by the court. The petitioner was also arrested in a case under the Arms Act, and another, under the Indian Opium Act. His father and six others were arrested on 26-1-1961 under section 107/151, Cr.P.C., but were discharged as a result of compromise in court. The petitioner was convicted and sentenced to two years' rigorous imprisonment in the case under the Arms Act and that sentence has been upheld by the High Court. He was also convicted in a case under the Prisons Act and sentenced to six months' rigorous imprisonment, which sentence was also confirmed by the High Court. These sentences are to run consecutively. The two cases in which the transfer is asked for are now pending and they have been referred to the Magistrate by the Superintendent, Jail, Amritsar. The petitioner points out that another petition of S. Mohan Singh Tur was transferred from the Punjab to Saharanpur by this Court.

2. What is not admitted or evasively denied in the affidavit of the State Government are the following facts stated by the petitioner on affidavit : After his election to the Vidhan Sabha, he has not been able to attend any meeting because he has been arrested and continuously kept in jail, that the petitioner is a protagonist of the Punjabi Suba, and supported the Akali candidates as against the Sadh Sangat Board which is supported by the Chief Minister; and that in the criminal cases in which the petitioner was arrested, a bail of rupees one lakh was demanded from him as also from his father and six others. Since such a heavy bail could not be furnished, his father and the other persons languished in jail for four months till they were discharged on compromise in court, while he continued in jail. Further, a suit has been filed against the petitioner by the widow of S. Mukund Singh for Rs. 12,500 for arrears of rent and for eviction, and in the written statement made by the petitioners in that suit, he has alleged that the Court of Wards is being specially continued to save the application of the ceilings on land to the property left by S. Mukund Singh. The petitioner has also claimed in that suit that if the arrears of rent have to be paid, they are payable only by S. Surrinder Singh and S. Ranjit Singh Grewal. This has annoyed them. Further, while he was in jail, S. Surrinder Singh with police force took possession of the lands in September, 1960, and though a criminal complaint was filed against S. Surrinder Singh for threatening the petitioner's wide with a gun, the complaint was dismissed by the court for default of appearance of the petitioner as he was in jail and could not attend it. He alleged that the Superintendent, Jail, has purposely referred these cases to the Magistrate instead of dealing with them himself, so that a severe punishment might be imposed upon the petitioner, and the intention is to keep him in jail, so that he may be kept away from his lands, his property and his other amenities.

3. These further allegations, which have not been either admitted or denied, are of a very serious character, and one would have expected that an affidavit in reply would have been filed at least in respect of some of them, as for example, that the Magistrate had asked for excessive bail, or that the criminal complaint stood dismissed because the petitioner could not attend his case. These allegations could have been either admitted or stated to be false after looking into the records of the case. Further, the personal aspersions against the Chief Minister and the Senior Superintendent of Police, Amritsar, who have been charged with improper conduct by taking advantage of their official position, should have been denied by them on affidavit, if they were untrue.

4. In the absence of any specific denial on the part of the State, the Chief Minister and the Superintendent of Police concerned, we must reluctantly go by the affidavit filed by the petitioner. In proceedings of this kind, it should be known that the Court does not examine witnesses in support of allegations of fact made by either side. Ordinarily, the Court acts upon the affidavit of one side or that of the other. But if one side omits to make an affidavit in reply the affidavit of the other side remains uncontroverted.

5. In the present case, the petitioner has asked for the transfer of the cases from the State of Punjab, and his allegation is that as there is no separation of the Judiciary from the Executive, the magistracy is under the control of the Executive and he would not get justice at the hands of any magistrate in the State. No doubt, an allegation of this type cannot be accepted, because it is impossible to think that there is no magistrate in the whole State who can rise above pressure, if any, brought by the Executive. However, the question is not one of finding such a magistrate and entrusting the cases to him. The question really is whether the petitioner can be said to entertain reasonably an apprehension that he would not get justice. One of the highest principle in the administration of law is that justice should not only be done but should be seen to be done. In the present case, there is enough allegation to show that certain strong parties are opposed to the petitioner in various ways. Whether they would exercise any influence upon the magistracy and whether magistracy would be able to withstand such a pressure, if made, is not germane to the present petition. We are of opinion that the petitioner has, by his affidavit, made out sufficient circumstances from which it can be inferred that he does entertain, and entertain reasonably, an apprehension that he would not get justice in these cases. In similar circumstances, this Court has not hesitated on an earlier occasion to transfer certain cases out-side the State of Punjab. In our opinion, the present case is also one in which the interests of justice demand that the cases should be transferred outside the State of Punjab. We direct that the two cases shall be transferred to Sharanpur District and shall be tried there by a Magistrate who shall be chosen by the District Magistrate of Sharanpur for their disposal according to law.

6. Petition allowed.


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