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Syed Aleem Alias Syed Baba Vs. State of Karnataka - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 299 of 1975
Judge
Reported inAIR1980SC1708; 1980Supp(1)SCC679; 1980(12)LC842(SC)
ActsIndian Penal Code (IPC), 1860 - Sections 201 and 302; Code of Criminal Procedure (CrPC) , 1973 - Sections 379
AppellantSyed Aleem Alias Syed Baba
RespondentState of Karnataka
Excerpt:
.....occurrence - next morning dead body was found - prosecution established that soon after death of deceased accused was in possession of ring and watch belonging to deceased - accused searched and produced knife which was stained with human blood - circumstantial evidence adduced sufficient to bring home accused charge framed against him - appeal dismissed. - section 19(1) r/w rule 8 of income tax rules, 1962 & sections 28 & 43(6)& income tax rules, 1962, rule 10: [s.h. kapadia & h.l. dattu, jj] depreciation - composite income from tea grown and manufactured in india - the respondent assessee was in the business of growing and manufacturing of tea. for assessment year 1988-1989, the assessee contended that the ao had erred in determining the opening written-down value of the block of..........the deceased. this was discovered and the deceased chastised the accused and drove him out of the house. the accused ran away with p. section 6 but later p.w. 6 was brought back to the house. the accused also cams back. it is alleged that about two weeks before the occurrence, the accused came back and took the car belonging to p.w. 24 for repairs and painting to p. ms. 23 and 26 and brought it back on 1-2-1971, the accused took p.w. 10 the partner of the deceased, p.w. 11, the friend of the deceased at about 10.30 p m and dropped p w. 10 at richmond road and p.w. 11 at malleshwaram, later, the accused and the deceased were seen together in car by taxi drivers p ws. 12 and 31 early next morning, the dead body of abdul karim was found near bangalore sarjapur board. by the side of the.....
Judgment:

P.S. Kailasam J.

1. This appeal by Sjed Aleem @ Syed Baba is under Section 379 Cr, P.C. and Section 2(a) of the Supreme Court Enlargement of Criminal Appeal Jurisdiction Act, 1970 against the conviction and sentence imposed by a Division Bench of the High Court of Karnataka. The appellant was tiled by the first Additional Sessions Judge, Bangalore for an offence under Section 201 and 302 I.P.C, and was acquitted .On appeal by the State of Karnataka the High Court found the accused guilty under 83. 201 and 302 I.P.C and sentenced him to imprisonment for life under Section 302 I.P.C. No separate sentence was passed under Section 201. The case against the accused is purely circumstantial and the question for our consideration is whether the High Court was right in holding that the circumstantial evidence adduced is sufficient to bring home the accused the charge framed against him.

2. The circumstances relied on by the prosecution are enumerated at page 138 of the paper book. The accused was employed as a driver under P.W. 24, the SOD of the deceased. It is alleged by the prosecution that the accused developed illicit intimacy with the second wife to the deceased. This was discovered and the deceased chastised the accused and drove him out of the house. The accused ran away with P. Section 6 but later P.W. 6 was brought back to the house. The accused also cams back. It is alleged that about two weeks before the occurrence, the accused came back and took the car belonging to P.W. 24 for repairs and painting to P. Ms. 23 and 26 and brought it back on 1-2-1971, the accused took P.W. 10 the partner of the deceased, P.W. 11, the friend of the deceased at about 10.30 p m and dropped P W. 10 at Richmond Road and P.W. 11 at Malleshwaram, Later, the accused and the deceased were seen together in car by Taxi Drivers P Ws. 12 and 31 Early next morning, the dead body of Abdul Karim was found near Bangalore Sarjapur Board. By the side of the dead body, MO. 15, an iron rod which was used as tool in car, belonging to P.W. 24 was found near the scene of occurrence. After the accused was arrested, he furnished the information lea-ding to the recovery of M.O. 11, the knife stained with human blood, a watch 9n the shop of P.W. 15 which was identified as that of the deceased. A diamond ring M O. 10 was also recovered on information furnished by the accused from the house of the accused.

3. We have been taken through the evidence of the witnesses who speak to the various circumstances The learned Counsel submitted that the case for prosecution that the accused had illicit relations with P.W. 6, cannot be accepted, as if that were true the accused could not have been re-entertained in service. The evidence is that the accused was not in the regular employment of P.W. 24 but was employed on ad hoc basis whenever his services were needed, It is clear from the evidence of P.W 25 and 26, the mechanic and the partner, that the accused took the car belonging to PW 24 to the workshop and after the job was over, took it back on 1-12-1971,the night of the occurrence. The High Court has rightly painted out that there is no cross-examination of P.Ws 25 and 26 challenging the fact of the accused taking tha car to the garage and taking delivery of it after the job was done on 1-12-1971 Further P.Ws. 10 and 11 are disinterested witness and they speak of the accused driving the car and dropping them in their respective houses. The evidence of P Ws. 12 and 31 who ate taxi drivers, which has been accepted by the High Court establishes that the accused and the deceased were together at about 11 O'clock on the night of the occurrence. Early next morning, the dead body was found on this part of the case of the prosecution, we have gone through the evidence of P.Ws. 25, 26, 10; 11, 12 and 32 and we have no hesitation in agreeing with the carefully considered judgement of the High Court, we accept the testimony of these witneses,

4. Next day after the occurrence, the accused came back and handed over the key in the house of P.W 24 This part of the evidence was not seriously challenged. After the accused was arrested, a week after the occurrence, he gave information which led to the discovery of diamond ring in his house and a watch in the Pawn Shop owned by P.W. 16. who received the watch and gave the Pawn Ticket identified that it was the accused who gave the watch. It it significant that the signatures in the Pawn Ticket, Exh. 10a, was also identified by P W. 16 as that of the accused, Apart from the recovery of the diamond ring and the watch, the accused searched and produced a knife which was found to be stained with human blood. We have been taken through the evidence of the Police Officer and the Pawn Shop witness P W. 15 and 16. We agree with the view taken by the High Court that the evidence of these witnesses in acceptable and the prosecution has established that soon after the death of the deceased, was in possession of a diamond ring and the watch belonging to the deceased and produced a knife near the scene of the offence which was stained with human blood. In addition to these pieces of evidence, it is also proved that the iron rod which was in use in the car was found near the scene of offence that the offence was committed by making use of the car.

5. We have been taken through the judgment of the Trial Court by the learned Counsel with a plea that the reasons given by the Trial Court should be accepted. We are satisfied that the judgment of the Trial Court is vitiated by wrong appreciation of evidence of several mistakes. We are satisfied that the High Court was right in accepting the prosecution case and reversing the order of the Trial Court, We dismiss the appeal.


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