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Palakdhari Singh and ors. Vs. the State of Uttar Pradesh and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1962SC1145; [1962]Supp2SCR650
ActsIndian Penal Code (IPC), 1860 - Sections 70 and 379; Uttar Pradesh Panchayat Raj Act, 1947 - Sections 52 and 54; Evidence Act - Sections 83; Code of Criminal Procedure (CrPC) , 1898; Limitation Act - Sections 94; Uttar Pradesh Panchayat Raj Rules - Rule 82
AppellantPalakdhari Singh and ors.
RespondentThe State of Uttar Pradesh and anr.
Excerpt:
.....would be barred after the expiry of six years - the court ruled that section 70 of the indian penal code, 1860 was applicable to the convictions by the panchayati adalats and that the recovery of the fine was not barred as there was no such provision in the u.p. panchayat raj act, 1947. - indian evidence act, 1872 section 3: [dr.arijit pasayat & asok kumar ganguly,jj] custodial death held, exaggerated adherence to and insistence upon establishment of proof beyond every reasonable doubt, often results in miscarriage of justice. courts must, therefore, deal with such cases in realistic manner and with sensitivity. - but a revision was taken to the district magistrate who recommended the setting aside of the order of the sub-divisional magistrate on the ground that there was.....kapur, j. 1. this appeal raises the question of the applicability of s. 70 of the indian penal code to fines imposed in convictions for offences under the indian penal code but tried by tribunals called the panchayati adalats, now known as nyaya panchayats. 2. the appellants were convicted by a panchayati adalat on february 5, 1950, for an offence under s. 379 of the indian penal code and were sentenced to a fine of rs. 75/- each. a revision against that order was taken to the high court which was dismissed on may 13, 1953. in january 1958, proceedings were taken for the recovery of the fine imposed against the appellants by the panchayati adalat. in a revision against that order an objection was raised that the fine was not recoverable as it was barred by s. 70 of the indian penal code......
Judgment:

Kapur, J.

1. This appeal raises the question of the applicability of s. 70 of the Indian Penal Code to fines imposed in convictions for offences under the Indian Penal Code but tried by Tribunals called the Panchayati Adalats, now known as Nyaya Panchayats.

2. The appellants were convicted by a Panchayati Adalat on February 5, 1950, for an offence under s. 379 of the Indian Penal Code and were sentenced to a fine of Rs. 75/- each. A revision against that order was taken to the High Court which was dismissed on May 13, 1953. In January 1958, proceedings were taken for the recovery of the fine imposed against the appellants by the Panchayati Adalat. In a revision against that order an objection was raised that the fine was not recoverable as it was barred by s. 70 of the Indian Penal Code. The learned Sub-Divisional Magistrate by his order dated February 6, 1958, held the recovery of the fine to be barred under that section. But a revision was taken to the District Magistrate who recommended the setting aside of the order of the sub-Divisional Magistrate on the ground that there was no period of limitation. The High Court by its order dated September 7, 1959 accepted the recommendation of the District Magistrate and held that there is no limit to the time within which the fines imposed by a Panchayati Adalat can be realised. It is against this order that the appellants have brought this appeal by special leave.

3. The conviction of the appellants was under s. 379 of the Indian penal Code and if they had been tried and convicted by a Magistrate acting under the Criminal Procedure Code, the recovery of the fine would have been barred under s. 70, Indian Penal Code. But it is submitted that if the conviction is by a Panchayati Adalat, the ban on the recovery of the fine after the expiry of six years limitation is no longer applicable.

4. It is necessary to refer to the relevant provisions of the U.P. Panchayat Raj Act (Act XXVI of 1947), hereinafter called the 'Act', as applicable to the facts of this case. Under s. 52 of the Act, certain offences are cognizable by the Panchayati Adalats and the offence under s. 379 of the Indian Penal Code is one of them. Section 54 empowers these Panchayati Adalats to impose penalties and it is provided that they have no power to inflict substantive sentences of imprisonment or imprisonment in default of payment of fine. Under s. 83, provisions of the Indian Evidence Act, Code of Criminal Procedure and the Limitation Act, are made inapplicable excepting to the extent that the Act makes them applicable. Section 94 previous for recovery of fine and it runs as follows :

'any fine imposed, or compensation ordered to be paid in s. 61 by a Nyaya Panchayat shall be recoverable in the manner prescribed. But if the Nyaya Panchayat finds any difficulty in its recovery, it may request the Sub-Divisional Magistrate within whose jurisdiction the Nyaya Panchayat lies to recover it and he shall recover it as if the sentence of fine had been passed by him.'

5. Rule 82 of the U.P. Panchayat Raj Rules deals with the limitation for writing off of fines and jurisdiction of the Panchayati Adalats. It provides as to how fines which are not recoverable can be written off, but there is no provision in this rule as to the period of limitation. Therefore as far as the Act is concerned, there is no provision prescribing a period of limitation or providing for the non-applicability of s. 70 of the Indian Penal Code to sentences of fine passed by the Panchayati Adalats. As a matter of fact s. 94 of the Act provides that if there is difficulty in the recovery of a fine, the Sub-Divisional Magistrate shall recover it as if it was a fine imposed by himself, which supports the contention of the appellants that the period of limitation as provided in s. 70 of the Indian Penal Code is not made inapplicable to convictions by Panchayati Adalats. In our opinion the District Magistrate as well as the High Court were in error in holding that the period of limitation provided by s. 70 of the Indian Penal Code is inapplicable to the recovery of fines imposed by Panchayati Adalats.

6. It was next argued that the final order which is the terminus & quo under s. 70 of the Indian Penal Code is the orders of the High Court passed in revision on May 13, 1953 and from that date the proceedings for recovery are within time. But the language of s. 70 prescribes the terminus & quo to be the date of 'passing of the sentence' by Court which passes such order and the filing of appeal or revision does not, unless specifically ordered, arrest the operation of the order of passing of the sentence of conviction. In the present case the limitation started from the date of conviction by the Panchayati Adalat and not from the date of dismissal of Revision by the High Court.

7. We therefore allow this appeal, set aside the order of the High Court and restore that of the learned Sub-Divisional magistrate dated February 6, 1958.

8. Appeal Allowed.


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