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Khacheru Singh Vs. State of Uttar Pradesh and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Judge
Reported in1982CriLJ629a; (1982)3SCC218
AppellantKhacheru Singh
RespondentState of Uttar Pradesh and anr.
Excerpt:
.....for making an application to implement the order made under section 145 (4) of cr.p.c. for possession of land held, since no period of limitation is prescribed for an application for implementation of the order passed under section 145(4) of cr.p.c, the same ought to have been filed within a period of three years from the date of the order. .....the matter to the trial court for disposal in accordance with law.3. the appeal shall stand disposed of in terms of this.....
Judgment:
ORDER

Y.V. Chandrachud, J.

1. Heard counsel. Special leave granted.

2. We do not see any justification, though we are not expressing any opinion on the merits of the case, for the order passed by the learned Additional Sessions Judge, Meerut in Criminal Revision No. 83 of 1979, which was affirmed by the High Court of Allahabad by its order dated 7-5-80. All that the learned Magistrate had done was to issue a summons to respondent No. 2-Satyavir Singh. If, eventually, the learned Magistrate comes to the conclusion that no offence was made out against Satyavir Singh, it will be open to him to discharge or acquit him, as the case may be. But it is difficult to appreciate why the order issuing 'summons' to the accused should be quashed. We, therefore, set aside the orders passed by the Sessions Court and the High Court, restore that of the learned Special Judicial Magistrate, First Class, Meerut, dated February 2, 1979 and remit the matter to the trial Court for disposal in accordance with law.

3. The appeal shall stand disposed of in terms of this order.


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