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State of Andhra Pradesh Vs. S.R. Rangadamappa - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberSpecial Leave Petition (Criminal) No. 432 of 1981
Judge
Reported inAIR1982SC1492; 1982CriLJ2364; 1983(1)Crimes402(SC); 1982(1)SCALE842; (1982)3SCC223; [1983]1SCR496
ActsAndhra Pradesh Excise Act - Sections 34
AppellantState of Andhra Pradesh
RespondentS.R. Rangadamappa
Advocates: P. Ram Reddy and; G.N. Rao, Advs
Prior historyFrom the Judgment and Order dated the 25th September 1980 of the High Court of Andhra Pradesh at Hyderabad in Criminal Revision Case No. 461 of 1980
Excerpt:
.....depreciation had to be calculated on the basis of original cost to the larger family. [654 e-g] case law discussed. - but having regard to the submissions made above, i feel the interest of justice will be satisfied if the sentence of imprisonment imposed against the petitioner is reduced to the period already undergone and if the fine of rs. the high court was clearly in error in doing so......him and sentenced him to suffer rigorous imprisonment for a period of two years, which was the minimum sentence that could be awarded for an offence under section 34 (a) of the a.p. excise act. on an appeal preferred by the respondent, the sessions judge, anantapur confirmed the conviction and sentence. the respondent preferred a revision petition before the high court. the learned single judge who heard the revision confirmed the conviction. but, on the question of sentence, he observed :mr. t. ramulu, appearing for the petitioner who has filed this revision through jail, has submitted that the petitioner is aged 30 years and is a first offender and he has already served a sentence of about 10 months and that the sentence may be appropriately modified. it is true that under the a.p,.....
Judgment:
ORDER

O. Chinnappa Reddy, J.

1. The respondent was charged with an offence under Section 34(a) of the Andhra Pradesh Excise Act on the allegation that he was found in possession of a quantity of eight litres of illicitly distilled arrack, an intoxicant, in contravention of the provisions of the Act and the Rules made under the Act. The learned Judicial First Class Magistrate convicted him and sentenced him to suffer rigorous imprisonment for a period of two years, which was the minimum sentence that could be awarded for an offence under Section 34 (a) of the A.P. Excise Act. On an appeal preferred by the respondent, the Sessions Judge, Anantapur confirmed the conviction and sentence. The respondent preferred a revision petition before the High Court. The learned Single Judge who heard the revision confirmed the conviction. But, on the question of sentence, he observed :

Mr. T. Ramulu, appearing for the petitioner who has filed this revision through jail, has submitted that the petitioner is aged 30 years and is a first offender and he has already served a sentence of about 10 months and that the sentence may be appropriately modified. It is true that under the A.P, Excise Act, a statutory minimum sentence is prescribed. But having regard to the submissions made above, I feel the interest of justice will be satisfied if the sentence of imprisonment imposed against the petitioner is reduced to the period already undergone and if the fine of Rs. 50/-, imposed is set aside. The revision is dismissed subject to the modification as stated above.

2. We are unable to understand why the High Court reduced the sentence. The statute prescribes a minimum sentence. It does not provide for any exceptions and does not vest the Court with' any discretion to award a sentence below the prescribed minimum under any special circumstances. The learned judge has himself noticed that the sentence imposed is the statutory minimum. Having noticed that the statute prescribes a minimum sentence for the offence, the High Court has ununderstably reduced the sentence of imprisonment to less than the minimum permissible. The High Court was clearly in error in doing so. We think we have said enough to correct the error. It is unnecessary to pursue the matter further by granting special leave. The petition is dismissed with the above observations.


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