Skip to content


Ramesh Kumar Vs. Ram Kumar and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal Nos. 10-12 of 1984
Judge
Reported inAIR1984SC1029; 1984CriLJ832; 1984(1)SCALE650; (1984)3SCC90; [1984]3SCR640; 1984(16)LC718(SC)
ActsIndian Penal Code (IPC) - Sections 34, 302 and 304A
AppellantRamesh Kumar
RespondentRam Kumar and ors.
Appellant Advocate Gopal Subramanium and; S.K. Sabarwal, Advs
Respondent Advocate Kanwaljit Kochar and ; J.D. Jain, ; for the Respomdent No. 1
Prior historyFrom the Judgment and Order dated September 1, 1983 of the Punjab and Haryana High Court in Crl. Appeal No. 291 DB of 1983, 511 DB of 1983 and Crl. Rev. No. 627 of 1983
Excerpt:
- .....of the high court has left us shocked and perplexed. we are at a total loss to understand it. the entire system of administration of criminal justice is reduced to a mockery. if the judgment of the high court is upheld, it is as if a person who can afford to make gifts of land or money to the heirs of the victim may get away even with a charge of murder. courts are to dispense justice, not to dispense with justice. and, justice to be dispensed is not palm-tree justice or idiosyncratic justice. the judgment can not stand a second's scrutiny. it is accordingly set aside and the matter is remanded to the high court so that the criminal appeals and revision may be reheard. on behalf of the accused a very curious request was made, that the land gifted by the father of the accused to the widow.....
Judgment:

O. Chinnappa Reddy, J.

1. We are very unhappy about the judgment of the High Court. Both the respondents were convicted by the learned First Additional Sessions Judge of Kurukshetra Under Section 302 read with Section 34 of the Indian Penal Code and each of them was sentenced to undergo imprisonment for life. On appeal, for very strange reasons, the High Court acquitted the first respondent and converted the conviction of the second respondent to one under Section 304A I. P. C. and reduced the sentence to two years' rigorous imprisonment. What the High Court said speaks for itself. This is what the High Court said:

However, we are told by the learned Counsel for the parties that they being closely related some members of the village have intervened and have brought about some sort of arrangement under which Ram Kumar appellant has already made a gift of three acres of land in favour of Smt. Maya Devi widow of Chander Shekhar as compensation on account of the loss of life of her husband. Though this is not a matter which can be taken notice of by this Court, yet it has always been our desire to see that enmity between close relations should be encouraged to come to an end. Since the father of Ramesh Kumar (P.W. 6) had lost his life, he could possibly have indulged in some exaggeration to magnify the nature of the offence. In the circumstances, we give benefit of doubt to Ram Kumar appellant and acquit him. We convert the conviction of Ratna appellant from one under Section 302 to one under Section 304A, Indian Penal Code and Sentence him to undergo to years rigorous imprisonment Ram Kumar appellant is on bail. His bail bond shall stand discharged.

2. We can only say that the judgment of the High Court has left us shocked and perplexed. We are at a total loss to understand it. The entire system of administration of Criminal justice is reduced to a mockery. If the judgment of the High Court is upheld, it is as if a person who can afford to make gifts of land or money to the heirs of the victim may get away even with a charge of murder. Courts are to dispense justice, not to dispense with justice. And, justice to be dispensed is not palm-tree justice or idiosyncratic justice. The judgment can not stand a second's scrutiny. It is accordingly set aside and the matter is remanded to the High Court so that the Criminal appeals and revision may be reheard. On behalf of the accused a very curious request was made, that the land gifted by the father of the accused to the widow of the deceased may be directed to be returned to the father of the accused. We take no notice of the gift and we reject the request.


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