Skip to content


State of Punjab Vs. Sucha Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 46 of 1970
Judge
Reported inAIR1974SC343; 1974CriLJ364; (1974)76PLR313; (1974)3SCC484; 1973(5)LC861(SC)
ActsIndian Penal Code (IPC), 1860 - Sections 148, 149, 307, 323 and 324; Code of Criminal Procedure (CrPC) - Sections 342
AppellantState of Punjab
RespondentSucha Singh and ors.
Excerpt:
.....appellant, and this award was filed in the high court at calcutta. the respondents applied to the high court for a declaration that the arbitration clauses in the original contracts had ceased to have any effect and the contracts stood finally determined as a result of the settlement contracts and for an order setting aside the award as void and nullity. the high court held that the first original contract had not been abrogated by the settlement in respect of it, but the third original contract and the arbitration clause contained in it had ceased to exist as a result of the last settlement and, the arbitrator had no jurisdiction to arbitrate under that arbitration clause. it further held that as the award was a single and inseverable award the whole of it was null and void. in this..........were prosecuted on the allegation that on july 5, 1966 at about 6 p.m., amrik singh and ajit singh pws went to the haveli of bahadur singh in village ramana chak to purchase milk. the seven respondents then came there. two of the respondents, sucha singh and jagir singh were armed with takwas. dasondha singh had a gun. pal singh gurdial singh and dalip singh had a dang each, and ajit singh was armed with a spear. it is stated that dasondha singh fired from his gun to deter other, while the remaining respondents caused injuries to ajit singh (p.w. 2) and amrik singh (pw 3). ajit singh and. amrik singh were thereafter taken to v.j. hospital amritsar. statement pa of ajit singh was recorded in the hospital by asi dalbir singh at 2.15 p.m. on july 6, 1966. the statement was.....
Judgment:

Khanna, J.

1. This is an appeal by special leave by the State of Punjab against the judgment of the Punjab and Haryana High Court, setting aside in appeal the conviction of the seven respondents and acquitting them.

2. The respondents were prosecuted on the allegation that on July 5, 1966 at about 6 p.m., Amrik Singh and Ajit Singh PWs went to the haveli of Bahadur Singh in village Ramana Chak to purchase milk. The seven respondents then came there. Two of the respondents, Sucha Singh and Jagir Singh were armed with takwas. Dasondha Singh had a gun. Pal Singh Gurdial Singh and Dalip Singh had a dang each, and Ajit Singh was armed with a spear. It is stated that Dasondha Singh fired from his gun to deter other, while the remaining respondents caused injuries to Ajit Singh (P.W. 2) and Amrik Singh (PW 3). Ajit Singh and. Amrik Singh were thereafter taken to V.J. Hospital Amritsar. Statement PA of Ajit Singh was recorded in the hospital by ASI Dalbir Singh at 2.15 p.m. on July 6, 1966. The statement was thereafter sent to police station Jandiala which is at a distance of about ten miles from the place of occurrence. A formal first information report was prepared at the police station on the basis of the statement PA of Ajit Singh. The accused respondents were thereafter arrested and sent up for trial.

3. The accused in their statements under Section 342 of the CrPC denied the prosecution allegations. According to the defence version, Ajit Singh PW, and others had attacked Karnail Singh aged, about 13 son of Sucha Singh accused, near the house of one Bawa Singh. It was stated that one Amrik Singh son of Pritam Singh had thereupon caused injuries to Ajit Singh and Amrik Singh PWs.

4. The trial court accepted the prosecution case and convicted the respondents for various offences under Sections 148, 307, 324, 323 and 307 read with Section 149 Indian Penal Code and sentenced them to undergo various terms of Imprisonment. On appeal the High Court found infirmities in the prosecution case and accordingly acquitted the respondents.

5. In appeal before us, Mr. Mahajan on behalf of the appellant state has referred to the evidence of Dr. Ved Prakash, who found seven injuries on the person of Amrik Singh PW whom he examined him in V.J. Hospital Amritsar at 10.30 a m. on July 6, 1966. Out of them, three were incised wounds and four were contusions or contused wounds. One of the incised wounds was of a grievous nature as it had resulted in practically cutting the bone on the left side of the head. Ajit Singh PW on examination by the doctor was found to have eleven simple injuries. One of those injuries had been caused with a sharp-edged weapons, another with a sharp pointed weapon and the remaining nine with blunt weapons. It is urged by Mr. Mahajan that the prosecution examined apart from the two injured persons four other eye witnesses of the occurrence. Those witnesses were Piara Singh (P.W. 4), Darshan Singh (P.W. 5), Bahadur Singh (P.W. 6) and Dasondha Singh (P.W. 7). The High Court in the face of the aforesaid evidence, according to the learned Counsel, should not have reversed the judgment of the trial court convicting the accused respondents. In this respect, we find that the High Court on a consideration of the entire evidence found that there had been inordinate delay in lodging the first information report. The occurrence, as mentioned earlier, took place at 7 p.m. on July 5, 1066. The police station is at a distance of only ten miles from the place of occurrence. No report was lodged at the police station till 2.15 p.m. on the following day when the statement of Ajit Singh PW was recorded in the hospital. Assuming that Ajit Singh and Amrik Singh were not in a position to go to the police station because of the injuries received by them, no explanation is forthcoming as to why others who had witnessed the occurrence did not go to the police station to make a report. Another infirmity which was found by the High Court in the prosecution case was that an attempt had been made by the prosecution witnesses to shift the place of occurrence. Blood stained earth had not been found at the spot according to the prosecution case the occurrence had taken place, but had been found at a different spot in a different lane, The High Court further found that the witnesses examined by the prosecution in this case were interested and their evidence was such upon which implicit reliance could not be placed. In our opinion, it was for the High Court to appraise the evidence which was adduced in this case. In the absence of any infirmity in the appraisement of the evidence by the High Court, we find no cogent grounds to reappraise the evidence. The fact that on the evidence adduced, a different view could have been taken in the matter, would not induce us to interfere with the judgment of the High Court. The appeal fails and is dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //