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Kalu Ram Parma Nand Vs. the State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtDelhi High Court
Decided On
Case NumberCriminal Revn. No. 86-D of 1966 D/- 8-11-1963, against order of Addl. S.J., Delhi
Judge
Reported inAIR1967Delhi63
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 435 and 562(1-A); Indian Penal Code (IPC), 1860 - Sections 380
AppellantKalu Ram Parma Nand
RespondentThe State
Appellant Advocate R.K. Makhija, Adv
Respondent Advocate Nanak Chand, Standing Counsel
Excerpt:
.....would learn lesson from present conviction and behave as worthy citizen in future - held, sentence of imprisonment reduced from 3 months to that already undergone. - section 13: [altamas kabir & cyriac joseph,jj] custody of child - welfare of child vis--vis comity of courts - the minor girl child of 3 1/2 years was brought to india by her mother. the minor girl was a citizen of u.k. being born in u.k. her parents had set up their matrimonial home in u.k. and had acquired status of permanent residents of u.k. the child with her mother was supposed to return to u.k. but the mother cancelled her tickets and remained behind in india. the husband thereupon started procededings before the high court of justice, family division. u.k. praying for an order that the minor child be made..........of surinder nath p.w.2 have also failed to elicit anything derogatory to his credibility. the learned counsel for the petitioner tried to make capital out of non-production of police constable who is stated to have caught the accused when he was trying to escape, but in my opinion, his non-production is wholly immaterial because the real witness to the actual theft are ishwar das, p.w.1, surinder nath p.w.2 and inder nath p.w. 3. the police constable could only have deposed about the fact of getting hold of the accused when he was trying to escape. non-production of this witness, thereforee, does nto by any means affect the prosecution case for theft of coins for which the accused-petitioner has been convicted. bhola ram p.w.4 has proved the recovery of exhibits p.1 to p.3 and also.....
Judgment:
ORDER

(1) Kalu Ram, the accused petitioner was convicted by Shri Parma Nand Gupta, Magistrate 1st Class, Delhi, on 21-12-1965 under Section 380, Indian Penal Code, for having committed theft at the premises of the Irwin Hospital, New Delhi, by removing coins dishonestly from the public telephone call botoh and sentenced to rigorous imprisonment for one year. On appeal, this conviction was upheld by the learned Additional Session Judge but the sentence reduced to rigorous imprisonment for three months. On revision in this Court, a learned Single Judge while admitting the revision, ordered release of the petitioner on bail to the satisfaction of the District Magistrate. I am informed by counsel at the bar, that the petitioner has undergone rigorous imprisonment for one month.

(2) The facts relating to the present case are that on 3-6-1965, the petitioner was seen at about noon time removing coins with the help of a piece of wire from the public telephone call botoh installed in the Irwin Hospital building, New Delhi. Iswar Dass, Chowkidar, who was on duty, saw the accused removing the coins and challenged him with the help of some toher persons and indeed succeeded in apprehending him. This story is supported by Ishwar Das P W 1 who was the Chowkidar on duty and who gave the entire story in Court with sufficient clarify. His cross-examination, though lengthy has nto elicited anything which would discredit his testimony. It was of course put to this witness that there has been some controversy between him and the accused, the suggestion being that he had gto annoyed with the accused, but it was categorically denied by the witness. Surinder Nath P.W.2 has corroborated the evidence of P.W.1. So has Inder Nath P.W.3. It is also in evidence that when the accused was sought to be apprehended, he tried to escape but was caught by a police constable who was coming from the opposite direction. The cross-examination of Surinder Nath P.W.2 have also failed to elicit anything derogatory to his credibility. The learned counsel for the petitioner tried to make capital out of non-production of police constable who is stated to have caught the accused when he was trying to escape, but in my opinion, his non-production is wholly immaterial because the real witness to the actual theft are Ishwar Das, P.W.1, Surinder Nath P.W.2 and Inder Nath P.W. 3. The police constable could only have deposed about the fact of getting hold of the accused when he was trying to escape. Non-production of this witness, thereforee, does nto by any means affect the prosecution case for theft of coins for which the accused-petitioner has been convicted. Bhola Ram P.W.4 has proved the recovery of Exhibits P.1 to P.3 and also preparation of the site plan and Dr. S.S. Kaushal, P.W. 5 lodged the report regarding the theft in question. The evidence which is believed by buth the learned Magistrate and the learned Additional Sessions Judge is unimpeachable and it has completely brought home to the accused the offence of theft charged.

(3) The learned Counsel for the petitioner has also challenged the conviction of his client by submitting that the provisions of Section 342 of the Code of Criminal Procedure have nto been complied with inasmuch as he has nto been questioned about the factum of his attempting to run away, but this again, in my opinion, is of no consequence because it is the positive and affirmative evidence of the eye-witnesses which completely establishes the guilt of the accused beyond any possibility of a reasonable doubt. The circumstance of his attempting to escape and of his being caught is merely an additional factor on which it is unnecessary to rely for the purpose of founding the guilt of the petitioner under Section 380, Indian Penal Code.

(4) The learned counsel has finally appealed to me that the accused who is a young boy of immature age should nto be sent back to jail. I have seen the accused in Court and I find that he does nto look to be a young boy of nto very mature age and the counsel for buth sides agreed with this impression. I may, however, point out that the learned Magistrate did nto care to ntoe either the age of the accused or his occupation or the record, nto even when he examined the accused after the close of the prosecution evidence. This does reflect somewhat causal way of dealing with the case on the part of the learned Magistrate which does nto commend itself to this Court. Even the learned Additional Sessions Judge does nto seem to have recorded what his estimate of the age of the accused is, though the lower Appellate Court did reduce the sentence imposed on the accused, in view of his age. Normally, I am nto inclined to send persons of young age to jail and particularly when they are released on bail by this Court at the time of admission of criminal appeals or revision except when the sentence undergone is grossly inadequate. In the present case, the sentence imposed by the lower Appellate Court was of rigorous imprisonment for three months and the accused has already suffered rigorous imprisonment for one month. The sentence served however, is certainly nto quite adequate but I am unable to hold that it is so grossly inadequate that I must send him back to jail.

I, however feel that it would meet the ends of justice if instead of upholding the sentence of rigorous imprisonment of three months, I reduce the sentence of rigorous imprisonment to that already undergone and along with it impose a fine of Rs.30. I am nto unmindful of the growing tendency amongst the young men in Delhi to develop criminal propensities, but for checking this the more desirable course is to educate them on right lines and this duty is cast buth on the parents and on the school teachers. The accused, I am informed has read up to 6th class. Deterrent effect of punishment imposed by the Courts has, of course, its due place in our Jurisprudence, but at the same time State prisons cannto be considered to be ideal places for reformation of young people. Learned counsel for the State has of course suggested action under the Probation of Offenders Act No. 20 of 1958, but on the facts and circumstances of this case, I do nto think it is desirable to send the case back to the Court below for action under that Act. I am informed that the father of the accused is a very old man and the accused himself is employed in the Delhi Transport Undertaking. I however do hope that this young man would learn a lesson from the present conviction and would behave in future as a worthy citizen of this Republic.

(5) For all the foregoing reason, I allow this revision in part and reducing the sentence of imprisonment from three months to that already undergone. I impose a fine of Rs.30/- which should be paid within a period of two weeks from today. In default of payment of fine, the accused petitioner shall undergo rigorous imprisonment for two weeks. The record should be sent to the Court below for compliance without unreasonable delay.

DK/VSD/G.G.M.

(6) Ordered accordingly.


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