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Basant Singh Vs. State of Punjab - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Judge
Reported in(1980)1SCC469; 1980Supp(1)SCC469; 1981(13)LC123(SC)
ActsIndian Penal Code (IPC) - Sections 302 and 364; Code of Criminal Procedure (CrPC) - Sections 313
AppellantBasant Singh
RespondentState of Punjab
Excerpt:
.....(pw 12) evidence regarding (c) was rendered by pw 12, sadhu singh (pw 10) deposed to this fact but his evidence has not been relied upon by the high court :(2) the dead body of the deceased was found buried in a pit adjacent to the tube well of the appellant, on the 25th august, 1970 by police sub-inspector, (pw 15) in the presence of pws teja singh, puran singh, and one mohan singh. (4) blood was noticed on the bean (warp and woof) of a charpai found lying in the shutterless kothe of the appellant's tube-well on the 24th august by head constable jagdish chander, (pw 14). blood stained earth was also seized from the ground underneath that charpai. we are further satisfied that these circumstances unerringly point to the conclusion that within all human probability, the murder of jassa..........appellant, on the 25th august, 1970 by police sub-inspector, (pw 15) in the presence of pws teja singh, puran singh, and one mohan singh. the memorandum ex. p.g, was prepared in this behalf.(3) recovery of blood-stained dagger ex. p4 at the instance of the appellant from the sugar-cane field where it lay buried, according to the report of the serologist there was human blood on this dagger (ex. p4).labh singh (pw 6) who attested the memo ex. p.g, and the sub-inspector (pw 15) deposed to this fact.(4) blood was noticed on the bean (warp and woof) of a charpai found lying in the shutterless kothe of the appellant's tube-well on the 24th august by head constable jagdish chander, (pw 14). blood stained earth was also seized from the ground underneath that charpai. the chemical examiner and.....
Judgment:

R.S. Sarkaria, J.

1. We have heard the learned Counsel on both sides. Basant Singh, appellant was convicted by the Sessions Judge Kapurthala under Section 302, Indian Penal Code for the murder of his co-villager, Jassa Singh. The High Court dismissed Basant Singh's appeal. He has now come in appeal to this Court by leave under Article 136 of the Constitution.

2. The prosecution story was that on 22nd August 1970, the appellant induced the deceased to go with him to the house of Amar Nath (PW 8) in the village of where a jagrata was being held. The appellant and the deceased were seen at the Jagrata up to 3 am, when the gathering dispersed. The appellant then induced the deceased to go with him to the former's tube-well for spending the night there. Thereafter, the deceased disappeared. After making a futile search for the deceased, Puran Singh (PW 3) brother of the deceased, lodged a report at Police Station, Sadar, Kapurthala on 24th August 1970 whereupon a case under Section 364, Indian Penal Code was registered against the appellant which subsequently on the recovery of the dead body of Jassa Singh, was altered into one under Section 302, Indian Penal Code.

3. The conviction of the appellant rests entirely on circumstantial evidence. The main circumstances which have been accepted, as established, by the Courts below are as follows :

(1) The first circumstances is three folds,

(a) At about 8 or 9 p.m. on 22nd August, 1970, the appellant called and took away the deceased from the latter's house to the Jagrata (a religious vigil) which was being held in the house of Pandit Amar Nath (PW 8) in the village :

(b) Thereafter, up to about 3 a.m., the appellant and the deceased were seen together in the congregation at the house of Amar Nath till about 3 a.m. when it started dizzying and the gathering started dispersing :

(c) At about 3 or 3.30 a.m. the appellant asked the deceased to accompany him to his tube well for spending the night there and then both of them proceeded towards the tube-well of the appellant.

Evidence in regard to (a) was given by Puran Singh (PW 3) who was joint in residence with the deceased. Regarding fact (b), the evidence was furnished by Amar Nath (PW 8) and Teja Singh (PW 12) Evidence regarding (c) was rendered by PW 12, Sadhu Singh (PW 10) deposed to this fact but his evidence has not been relied upon by the High Court :

(2) The dead body of the deceased was found buried in a pit adjacent to the tube well of the appellant, on the 25th August, 1970 by Police Sub-Inspector, (PW 15) in the presence of PWs Teja Singh, Puran Singh, and one Mohan Singh. The memorandum Ex. P.G, was prepared in this behalf.

(3) Recovery of blood-stained dagger Ex. P4 at the instance of the appellant from the sugar-cane field where it lay buried, According to the report of the Serologist there was human blood on this dagger (Ex. P4).Labh Singh (PW 6) who attested the memo Ex. P.G, and the Sub-Inspector (PW 15) deposed to this fact.

(4) Blood was noticed on the bean (warp and woof) of a charpai found lying in the shutterless Kothe of the appellant's tube-well on the 24th August by Head Constable Jagdish Chander, (PW 14). Blood stained earth was also seized from the ground underneath that charpai. The Chemical Examiner and Serologist has reported that the bean and the earth sent to him were stained with human blood.

(5) The appellant absconded after the occurrence and remained in ascendance till his arrest on 29th August, 1970. When this circumstance was put to the accused during his examination under Section 313, Criminal Procedure Code. He gave a false explanation that he had gone away to his sister's village Hirampur on the 20th August, 1970 and returned to village on the 26th August, 1970.

4. We have examined carefully the evidence of the prosecution witnesses relating to the above-enumerated circumstances. We are of opinion that the courts below were right in holding that the evidence of the witnesses was creditworthy and these circumstances had been fully established. We are further satisfied that these circumstances unerringly point to the conclusion that within all human probability, the murder of Jassa Singh was committed by the appellant and none else. We, therefore, uphold the conviction and sentence of the appellant and dismiss his appeal. The appellant shall surrender to his bail bond to serve out the remaining term of sentence.


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