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Mohinder Singh Vs. State of Punjab - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Miscellaneous Petition No. 124 of 1976
Judge
Reported inAIR1976SC2299; 1976CriLJ1755; (1977)3SCC346; 1977(9)LC12(SC)
AppellantMohinder Singh
RespondentState of Punjab
Respondent Advocate P. Parameshware Rao and ; T. V. S. Narasimhachari, Advs.
Excerpt:
criminal - mercy petition - mercy petition filed for reducing death sentence - sentence passed in 1969 - petitioner has been delaying execution by putting several petitions - application was under consideration by president - court does not have authority to interfere or pass any order. - indian penal code, 1890.section 375 & 376 & 417: [tarun chatterjee & v.s. sirpurkar, jj] rape inference as to consent of prosecutrix - prosecutrix admitting absence of a major injury promise of marriage to secure consent before rape offence committed on three/four different occasions first forcibly, when prosecutrix declined to marry appellant-accused later, on appellant promising to marry prosecutrix report by prosecutrix to family members and police only after appellant refused to marry her..........and sentence have been confirmed right up to highest court years ago. indeed, he has moved mercy petitions and consequential writ petitions more than once and has managed to avoid the execution till now. on the last occasion the same advocate pleaded that his client's mercy petition was not being forwarded by the superintendent of the jail and prayed that he may be directed by this court to forward it to the president. this court did so and suspended the hanging for a time as a last chance. 3. it now transpires that the prisoner has made an application for clemency by way of commutation and that it has been forwarded and is under consideration of the president of india. this court has no jurisdiction to deal with the petition that is in the seizen of the president of india and.....
Judgment:
ORDER

V.R. Krishna Iyer, J.

1. Shri L.C. Goyal, counsel for the petitioner, with the art of brinkmanship, has come up at the last moment as he has done on former occasions, to pray for stay of execution life and try out all strategies to save it and perhaps that counts for this motion before us.

2. The prisoner was sentenced to death as long ago as 1969 and the conviction and sentence have been confirmed right up to highest Court years ago. Indeed, he has moved mercy petitions and consequential writ petitions more than once and has managed to avoid the execution till now. On the last occasion the same Advocate pleaded that his client's mercy petition was not being forwarded by the Superintendent of the Jail and prayed that he may be directed by this Court to forward it to the President. This Court did so and suspended the hanging for a time as a last chance.

3. It now transpires that the Prisoner has made an application for clemency by way of commutation and that it has been forwarded and is under consideration of the President of India. This Court has no jurisdiction to deal with the petition that is in the seizen of the President of India and has no power therefore to pass any order, interim or other. Counsel has to move, if at all, the competent authority, viz., the President for avoiding the lethal noose for nonce. The larger power always implies incidental or ancillary powers.

4. Human life is a noble gift and hanging to death, however legally sanctioned, may sound inhuman, subject of course, to the conspectus of factors relating to the criminal and the crime. Nevertheless, the situation here is aggrieved by the distressing circumstance that the death sentence has been gruesomely hovering over his head for around six years. Legal justice belongs to the Court but compassionate commutation belongs to the top executive. Being functus officio, we have no alternative but to say 'no' to the prayer for stay of execution. So, we, dismiss the petition, leaving the prisoner to move the President for any interim orders, if he is so advised. This is the last word of this Court.


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