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B.K. Sardari Lal Vs. Superintendent of Central Jail and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtDelhi High Court
Decided On
Case NumberCivil Writ Appeal No 68 of 1967
Judge
Reported in1968CriLJ675; 3(1967)DLT419
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 497(5)
AppellantB.K. Sardari Lal
RespondentSuperintendent of Central Jail and ors.
Advocates: P.N. Lekhi,; Narinder Singh,; B. Dayal and;
Cases ReferredState of Madhya Pradesh v. Vishnu Prashad Sharma
Excerpt:
criminal - habeas corpus - section 497 (5) of criminal procedure code, 1898 - petition filed for grant of order, direction or writ in nature of writ of habeas corpus - petitioner contended that offence under section 188 bailable and without ntoification converted offence to non-bailable - according to section 497 (5) high court or court of session in case person released any toher court may cause any person who released be arrested and commit him to custody - court has jurisdiction to cancel an order even before person actually released - held, petition for habeas corpus misconceived and failed. - - he claims to have been confined to indoor treatment and he gto well on 22nd april, 1967 when, according to him, he regained his health and became fit to report for duty. this gazette is,.....dua, j. (1) bakshi sardari lal, sub-inspector of police, has presented this petition through his counsel under article 226 of the constitution for the grant of order direction or writ in the nature of writ of habeas corpus. according to the avernments in the petition, he was posted as sub-inspector of police in p. s. kamla market and on 14th april, 1967, he went on sick leave because he had an attack of bron'chitis. an entry to this effect was duly made in roznamcha of p. s. kamla market. he claims to have been confined to indoor treatment and he gto well on 22nd april, 1967 when, according to him, he regained his health and became fit to report for duty. having come? to know that warrants for his arrest had been issued, he surrendered himself on 22nd april, 1967 before shri godha ram,.....
Judgment:

Dua, J.

(1) Bakshi Sardari Lal, Sub-Inspector of Police, has presented this petition through his counsel under Article 226 of the Constitution for the grant of order direction or writ in the nature of writ of habeas corpus. According to the avernments in the petition, he was posted as Sub-Inspector of Police in P. S. Kamla market and on 14th April, 1967, he went on sick leave because he had an attack of bron'chitis. An entry to this effect was duly made in Roznamcha of P. S. Kamla Market. He claims to have been confined to indoor treatment and he gto well on 22nd April, 1967 when, according to him, he regained his health and became fit to report for duty. Having come? to know that warrants for his arrest had been issued, he surrendered himself on 22nd April, 1967 before Shri Godha Ram, D.S.P. Delhi. He was accordingly prodocuced on that very day before Kumari Vimla Bhagat, Magistrate 1st Class, functioning as Duty Magistrate on that date, who released the petitioner on bail. Kumari Vimla Bhagat has been implead as respondent No. 3. It is then averred that there are two cases against the petitioner initiated by F.I.R. 87 and F.I.R. 88 of Police Station Chanakyapuri. New Delhi. After examining all the papers, police diary etc., respondent No. 3 had ordered the petitioner's release on bail. In one case, the order was that the petitioner should furnish a bail for Rs. 7,000.00 with one surety and in the second case he was required to furnish a bail for Rs. 5,000.00 with one surety. A few minutes after these orders were passed, and when respondent No, 3 was taking up for consideration toher application presented by the police for remand of toher accused persons, she was called in her chambers. During this interval, the petitioner's counsel had filled in the surety-bonds and the bail bonds and indeed the sureties, according to the petitioner, were present in Court in person. Those two sureties were Dr. Manohar Lal, a sitting Municipal Councillor, and Shri Mohinder Nath. When respondent No. 3 returned from the chamber to the Court room, the sureties were produced before her along with the necessary documents, but the' learned Magistrate refused point-blank to entertain the sureties or to go through the documents including the affidavits. On the toher hand, it was ordered that the S.H.O. should verify the status of sureties and the truth of the declarations made by them. The learned Magistrate, according to the petitioners averments did nto say so in her order as to which station House Officer of alarge number of police stations in Delhi was to investigate. This, so proceeds the petition, was a deliberate act so that the orders may be left vague and acceptance of the surety and the bail-bond bedelayed. This conduct is described as mala fide conduct. The learned Magistrate fixed a period of 7 days for the Station House Officer to submit the report. This again, according to the petitioner, was intended to obstruct the petitioner's release on bail and indeed he was remanded to .judicial custody up to 29th April, 1967. On 29th April 1967, the petitioner moved an application before Shri Jagmohan, -Magistrate 1st Class, New Delhi, in whose Court the petitioner's trial was to be held and, thereforee, who was competent to take congnizance of the matter then pending against the petitioner. In this application, it was expressly pleaded that the applicant was in judicial custody and had been remanded up to 29th. April, 1967. It was prayed that the sureties be accepted and the accused released pursuent to the orders made by .respondent No. 3 as Duty Magistrate on 22nd April, 1967. Shri Jagmohan directed the Ahimed to put up the orders, but according to the report, the bail orders had. nto been received till then. The Ahimed or the Reader of the Court of respondent No, 3 was there upon called.upon to report.. This order was forwarded for compliance to Shri Goyal,. Reader to Shri'L. D. Gupta, by V, Further ntohings on this, application,.as per Annexure 'E' to the .writ petition, show that Shri Jag-mohanon 27th April,-1967.' asked the S. H.O. Chanakyapuri to report on , 28th. April 1967 and in case the, order bail-bondsb had been sent to the:ihana the same may be produced in his Court on the said date. The S. H. 0. Chanakyapuri reported, on , April, 1967 that the two bail 'applications along . with-two-.' bail-bonds had been received on 26th April 1907 for verification of the-status of the-sureties, but'-since the sureties were residents of Police Station.Karol Bagh area. and in vestigation of buth the above cases was.with the C.l.D. Crime, verification was directed to be done through either of the, two.aforesaid units. Papers were thus returned back on 27th April,. 1967 from where they had been received. :Shri.Jagmohan, respondent. No;. 5, according to the petitioner, declined to.accept the bail and the sujety bonds on the ground that the bail. order was nto-before.him and.therefore, he was unable to act in the matter and returned the surety and the bail-bonds on the petitioners counsel for presentation .before, respondent No.'3.' The counsel for the petitioner thereafter made efforts to trace the.'original orders made by respondent No.3 but they were neither available in her Court nor in the Court of Shri Jagehan. on 29th April. 1967 the petitioner'was nto produced before any Court for remand but was kept in Techar Central Jail and no formal order reminding him for further period was made by any Magistrate in his presence. This averment is pleaded in paragraph No. 11 of the petition. In the meantime, S. H. 0. Karol Bagh sent his report dated 28th April 1967, adversely commenting upon the competency of the sureties Dr. Manohar Lal Verma and Shri Mohinder Nath. In the case of Dr. Manohar Lal Verma, the comment (Annexure 'H' to the writ petition) is in the following terms :-

'Dr. Manohar Lal Verma is the Municipal Councillor of the area. He originally comes from District Jhang West Pakistan while Shri Sardari Lal comes from Distt. Rawalpindi and the distance of the two districts was over 400 miles. They have neither any relation nor have any common links either by profession or through toher counts. As a Municipal Councillor of the area, he has come forward for the bail. In the circumstances given above, Sh. Manohar Lal Verma has no direct control over Sardari Lal. Thus he cannto cause sufficient influence or procure the accused presence in Court as and when directed.'

In regard to Shri Mohinder Nath, it is stated that he lives in a rented house and his own house in Katra Neel is rented out. His father is supporting his son mostly and that the assests of the surety are nto exclusively owned by him. On this ground, the status of this surety was nto verified. The last sentence is in the following words :-

'As they are living at a considerable distance, it will nto be possible for me to exercise physical control over the accused and thereby he will be incapacitated to have sufficient influence over him.'

According to the petition, these comments are inspired by a desire to see that the sureties are rejected. Needless to state that the petitioner has controverter even the facts mentioned in these two comments. The bailbonds, of the petitioner were accordingly rejected by respondent No. 3 without any ntoice to the petitioner or his counsel. On coming to know of this rejection, the counsel for the petitioner enquired from respondent No. 3 if the missing orders and the bail-bonds had been traced out. On getting information on this point on 29-4-1967, the petitioner approached the learned Sessions Judge, Delhi, for reduction of the bail amount. Those applications were fixed for hearing for 2-5-1967. On that date, the learned Sessions Judge heard Shri Narinder Singh, counsel for the petitioner, and Shri Damodar Dass, Additional, Public Prosecutor for the State, on the said applications. During the course of arguments, the learned Additional Public Prosecutor informad the learned Session Judge that the State had already moved Respondent No. 3 for cancelling the 'bail and surety bonds and that the learned Sessions Judge should, turn this reason, postpone the decision on the application praying reduction of the bail amount. The learned Sessions Judge after hearing the arguments, stated that he would announce the orders after lunch. At 3 P.M. on that day, the learned Sessions Judge had to go to attend some meeting from where he was expected to return after half-an hour, but he did nto come back at all, with the result that the orders were nto announced. On 2. 5. 1967, the petitioner was also served with a ntoice of the application for concellation of the bail order moved by the State. This ntoice came from the Court of respondent No. 3 and the petitioner was directed to appear to question the report of denial of acceptance of ntoice by the petitioner's counsel On 3.6- 1967, according to the writ petition, surety-bonds duly attested, signed and sealed by Shri Narinder Singh, Magistrate 1st Class, Delhi, were presented for acceptance to respondent No. 3. The sureties as also the petitioner in custody were present along with the three lawyers of the''Committee for the defense of the illagally detained Policeman.' Respondent No. 3, however, did nto take cognisance of the signatures and sal of the Magistrate and ordered that. verification be made from the Magistrate concerned if he had actually signed sealed and attested Annexures 'F' and 'G' attached to the writ petition. On 3-5-67, the petitioner feeling convinced that he was nto going to he released on bail, moved two separate applications under section 5!3. Criminal Procedure Code, praying that cash recognisance be accepted. For this purpose, respondent No. 3 fixed 4th May, 1967 for arguments. The Prosecuting Inspector thereupon requested respondent No. 6 to take up the application for cacellation of the bail orders whereas the petitioner's counsel approa bed the Court for directing the police to file the challans and toher papers. Respondent No. 3 acced to the prtitioner's request and directed the challans to be put in Court by 4th May, 1987, also giving to the petitioner's counsel two' copis of the applications meved by the Prosecuting inspector for the cancellation of the bail orders. On inspecting the record on 5th May '1967, the petitioner found that respondent No. 3 had alredy ordered on the applications of the State that he had no juri diction to make any more orders and that those apolications be presented to the Magistrate concerned. It is added inthe writ petition that the learned District Magistrate, respondent No. 2 in these procaedings. had already made an order distributing the work of prosecuting persons arrestted in the 'Police agitation' to six Magistrates including Shri Jagmohan, respondent No. 5, who is trying the cases against the petitioner. On 4th May 1967, the petitioner and his counsel along with surities again appeared before respondent No. 3 with the request to accept the bailbonds, but on her refusal to do so, without verification from the Magistrate concerned, the petitioner submitted his personal bond and produced a sum of Rs. 12,000.00 in cash before the 'earned Magistrate. Respondent No. 3, however, insisted that arguments for cancellation of b ail may be heard on 4 the May 1967 instead of 5th May, 1967, the date already fixed. To this the counsel for the petitioner objected saying that it was unjust. Respondent No. 3 is then alleged to have left the Court and gone to the telephone for consultation and on her return, she agreed to hear the arguments on the application for cancelling the bail on 5th May, 1967 at 4 P.M. On the same day, it was disclosed to the Court that the challans had already been presented in the Court of Shri Jagmohan, respondent No. 5. On being apprised of this fact, the petitioner's counsel suggested to respondent No. 3 to forward the application for cancelling the bail to the Court of Shri Jagmohan, hut she did nto agree. On 5th May, 19-37, the application for reduction of the bail amount came up-for hearing; before the learned Sassions Judge when he was informed that an aplication for canling the bail order had already been made by th' State. that petitioner compiling that the learned Sessions Judge should have decided the' application for reducing the amount of bail, ignoring the fact that the State had already applied for concelling the bail order itself which was fixed before respondent No. 3 on the same day. When the petitioner appeared before respondent No. 3 on 5th May, 1967 his counsel desired the Court to take up first the matter of acceptance of bail, but the Court, in disagreement with the petitioner's counsel, decided first to take up the question of cancellation of the bail. In these circumstances, the petitioner .felt that respondent No. 3 was keen to cancel his bail, particularly when on 27th April, 1967 she had expressed the view that this application should be presented to the Magistrate concerned. The petitioner thereupon applied for the transfer of the proceedings from the Court of respondent No. 3. On 6th May, 1987 the question of reducing the bail amount came up before the learned Sessions Judge when the Prosecutor applied for cancelling the bail order. The petitioner suggests that this was done pursuant to a hint dropped by the learned Sessions Judge. It is in these circumstances that the present petition for a writ of habeas corpus has been presented in this Court.

(2) In the return, Shri B. N. Tandon, District Magistrate, Delhi, giving a background of this case has affirmed that on 14th April, 1967. Shri D.K.Aggarwal, I. P. S. Superintendent (Central) Delhi served on the petitioner personally at Police Station Kamla Market an order of the President of India dismissing the petitioner from service. On that very day, the petitioner is alleged to have committed an offence under section 188, Indian Penal Code, by taking out a procession and holding a demonstration. outside the house of the Home Minister. This offence, it is stated, is non bailable and F. I. R. No. 87 was registered at Chinekyapuri in respect of this offence. On 15th April, 1967, the petitioner repeated the demonstration which resulted in F. I. R. No. 83. About 600 arrests according to the return, were effected on 15th April, 1987. Non bailable warrants for the petitioner's arrests ware issued by Shri Omesh Sehgal.Sub-Divisional Magistrate on 20th April, 1967 in that aforesaid two cases which along with a third case are now stated to be pending in the Court of Shri Jagmohan,' Magistrate 1st Class, respondent No. 5. On 22nd April, '1967, which- was a public holiday.- the petitioner, against whom two non-bailable warrants had already been issued, surrendered himself before the D.S.P; (Criminal Branch) and was produced for remand before Miss Bhagat, Duty Magistrate.. According to the return, she remanded the petitioner to judicial custody till 29th April, 1987, on which date the petitioner was produced before Shri Jagmohan in Tehar Jail who remanded him to judicial custody till ltoh May, 1967. On .3rd May, 1967 three complaints were-filed- in the Court of Shri Jagmohan in which, the petitioner' was summoned for 10th May, 1967. On that date, .on the petitioner's request, all the three cases were adJourned to 19th 'May 1967. In the return, ' it is admitted that the Duty Magistrate did order the petitioner's release on bail in two cases and it is added that in those days, as a result of a large number of policemen having been arrested and tohers absenting themselves from duty, the working of the various Courts was nto normal. Shri Tandon has denied that he had in any manner obstructed' the petitioner's release on bail by Miss Bhagat. Most of the relevant averments made in his affidavit are supported by Annexares. It may here be pointed out that while admitting this petition for habeas corpus, we issued ntoice only to the Superintendent, Tehar (Central) Jail, and the District Magistrate, Delhi, because in our view, the various Courts which had made Judicial orders were, on the facts of this case, nto required to. submit any return. Similarly responpondent No. 6, S. H. O. Karol Bagh, Delhi, had ntohing to do with the present custody of the petitioner and was, thereforee, nto required to submit any return.

(3) The 'learned counsel for the petitioner has confined- his arguments before us to the narrow point that an offence under section 188, Indian Penal Code, is bailable and without actual production and formal proof of the ntoification converting this offence .into a non-bailable offence, the petitioners, detention, particularly after-the order,forhis.release on bail had been made, is illegal and the learned Magistrate or the learned Sessions Judge have no jurisdiction .to cancel the bail. It is added that even if they had jurisdiction to cancel the bail order, this jurisdiction can only be exercised after the actual release of the petitioner and nto while he is still in custody awaiting his release pursuant to' the order directing his retease. The learned counsel has drawn our attention to section 10 of the Criminal Law Amendment Act No. Xxiii of 1932 which con'fers power on the State Government to make certain offences cognizable and non-bailable. The offences which a State Government is empowered to make cognizable and non-bailable by virtue of the power conferred by this section, include offences under section 188, ln,dian Penal Code. This power can be exercised by ntoification in the Official Gazette. Shri Lakhi very strongly argues that according to section of the Indian Evidence Act.ntoifications of the Central Government or of a State Government are required to be proved, only by a document purporting to be printed by order of any such Governmant and there is no toher mode of proof of such ntoifioations..' He has in supoort of his contention 'cited a Bench decision of the Nagpur,High Court in Mathuradas v. The State^, which while dealing with the case of a ntoification published in the Madhya Pradesh Gazetto fixing retail prices of yarn, it was observed that the Court in the circumstances of that case was nto entitled to take judicial ntoice of a ntoification, published ip the Gazette and that the fact of the publication of the, ntoification isto be proved in the manner provided for insection 78 of the.indian Eyidence Act. The counsel has also relied on a recent decision of the Supreme Court in the State of Madhya Pradesh v. Vishnu Prashad Sharma, for the purpose of showing that considerations' of difficulty in. proving the Gazette ntoifications should nto' weigh with' the Court. After making areference to section '57/ of the Indian Evidence, Act the Jearned counsel for the petitioner has emphasised that section 57 .does nto. control section 78 of this Act and that without producing the documents, purporting to b8 printed by order of' the Government concerned, the Court cannto take judicial ntoice of a ntoification which, purport? to Publish the law. in force in India. In 'our' opinion, the submission is misconceived. The learned counsel for the respondents has produced before us a copy of the Gazette of India Part II-A. dated 14th January, 1933 in which. a ntoification dated 11th January, 1933 issued by the -Chief Commissioner, Delhi, in exercise of the powers conferred on him, by section. 10 of the Criminal Law Amendment Act, 1932 is published, declaring offences under section 188, Indian Penal Code, when committed in Delhi, to be buth cognizable and nonbailable. This Gazette is, in our opinion, clearly 'admissible in proof of the ntoification and the Court is entitled to take judicial ntoice of the law as gazetted therein. Without expressing any considered opinion on the correctness or toherwise of the rule of law enuciated in the case of Mathuradas we would merely observe that the present case is clearly distinguishable from the one which was before the Bench of the Nagpur High Court. The learned counsel for the respondents has also submitted that three cases are at the present moment pending against the petitioner and indeed they werea.ll,pending. On the date when the present application for a writ of habeas corpus was presented in this Court. A complaint under section 7 Criminal Law Amendment Act, 1932, coupled with sections 353/147/149, Indian Penal Code, was among tohers presented in the Court of Shri Jagmohan, Magistrate 1st Class on 3rd May, 1967 in which the present petitioner was summoned for 10th May, 1967. The offence under section 7, Criminal Law Amendment Act, is, as per section 9 of the same Act, buth cognizable and non-bailable. According to Shri B. B. Lal, the petitioner is at the present moment committed to judicial custody under orders made by the competent Court seized of complaints against the petitioner for alleged commission of at least two non-bailable offences. There is in the; circumstances no occasion for holding the petitioner's detention in judicial custody to be illegal or improper

(4) In so far as the question of jurisdiction of respondent No. 3 or of the learned Sessions Judge to cancel the bail order is concerned, the respondents' learned counsel has drawn our attention to section 497(5), Code of Criminal Procedure, according to which a High Court or a Court of Session, and in the case of a person released by itself, any toher Court, may cause any person, who has been released under this section, to be arrested and may commit him to custody This argument is sought to be met on behalf of the petitioner by the submission that the word 'released' in this section means actual release in the sense of a person being actually set at liberty and that till he is so released in fact, the Courts mentioned in this sub-section cannto invoke their jurisdiction to arrest and commit to custody a person who is merely ordered to be released. This submission, ingenious though it is, does nto commend itself to us. Sub-section (5) of section 497 is really designed to prtoect the interests of administration of justice and to prevent its being hampered in any manner. In case an order has been made for releasing a person on bail and it is later found that such order is either based on some misapprehension or being toherwise infirm is likely to prejudice the interest of administration of justice, then this provision of law seems to us to amply empower the Courts mentioned therein to make a suitable order cancelling the order of release on bail so as to prtoect and safeguard the cause of justice. This provision, in our opinion, necessarily implies jurisdiction in the Court concerned to cancel an order even before the person in question has been actually released, and it is nto intented to prohibit the Courts from cancelling the order of release on bail before it is executed. This seems to us to be just common-sense. This provision must be construed in a practical manner for the purpose of achieving the general purpose and object which the Legislature can reasonably be presumed to have in view. The argument that being a penal statute, this sub-section should be construed strikly, seems to us to be wholly misconceived. Similarly, any reference to the dictionary for the purpose of controlling the meaning of the word 'release' used in section 497(5. would be misleading. We have to construe this section in the background of its purpose and object and so construed, it does nto seem-in to us to have been intended to restrict the exercise of the power of the Court only after an accused person is actually released. It , is, in our view, within the competence of the Court to cancel an order j of release on bail even before its execution, if prtoection of the interests of administration of justice so demand. Granting of bail in a non-bail- j able offence is, from one point of view, a concession allowed to an I accused person and if, for certain reasons, the Court comes to the conclusion that for substantial reasons it was nto a fit case for making an order of release on bail, we are aware of no principle which would divest the Court of the jurisdiction to cancel that order. In any evant, sub-section (5) of section 497 does nto imply the negative, as seems to be suggested by the petitioner's counsel. If the jurisdiction to cancel such an order exists, than in the present proceedings, we are nto concerned with the question as to whether or nto the Court should cancel the order.

(5) The question of cancellation of the bail along with the question of reduction of the amount of bail, being admittedly pending before the learned Sessions Judge for adjudication, it is nto understood how the petitioner's custody under a remand order.- made by a competent Court can be considered to bs illegal or improper so as to justify relief by way of a release order on a writ of habeas car-pus in this Court. If and when the learned Sessions Judge makes an order disposing of the application by the State for cancelling the order of the petitioner's release on bail or disposes of his application for reducing the amount of bail to his prejudice, the petitioner would be entitled under the Code to approach the higher Court on the revisional side or under section 581-A of the Code of Criminal Procedure, if permissible, and may also in a fit case invoke the jurisdiction of this Court under Article 227 ofthe Constitution. To pray for a writ of habeas corpus ii, in our view, somewhat misconceived in such circumstances.

(6) The petitioner's counsel in a disperate attempt has tried to question the legality of the Gazette Ntoification of 1933 on the ground that this is a delegated legislation which is beyond the permissible limits under our Constitution . Here again. We are -unable to agree with the learned cousel. The Gazette Ntoification of 1933 cannto be tested in terms of Republican Constitution enforced in 1950 and it has nto been shown that as a pre-Constitution law, this ntoification is unconstitutional.

(7) Although we are of the definite view that the present petition for habeas corpus is wholly misconceived and incompetent, we nevertheless feel that the learned Magistrate concerned have nto displayed that judicial detachment and objective approach in this case which is expected of the criminal Courts in our set up. The Magistrates concerned have, in our view, nto understood the principles governing grant of bails. For every bailable offence, bail is a right and nto a favor and in demanding bail from accused persons, the Magistrates should bear. in mind the social status of the accused and fix the amount of bail accordingly, taking care that the amount fixed is nto excessive. In the cases of non-bailable offence as well, there are circumstances under which the accused may be admitted to bail. When an order for bail was granted by a learned Magistrate, in our view it was a hardship to detain the party released on: bail for an hour longer than the law required. Detention of accused persons entitled to be released on bail, tends to prejudice their means of defense and if the accused are respectable and innocent, they are exposed to the indiginity of imprisonment for which no subsequent order of discharge or acquittal can attorn. This is one side of the picture. Now considering the toher side, in our view, it is the duty of the Magistrate, concerned to satisfy themselves that the sureties are in point of substance persons of whom it may reasonably be presumed that they can, if necessary, satisfy the terms of the bail-bond. It has in this con nection to be remembered that the person released on bail has to be present at the hearing in the Courts and also whenever so required by the Court, with the result that the Magistrate accepting the bail must, as a part to his duty, satisfy himself that the surety is expected to satisfy this term of the bond. But this duty deserves to be performed with judicious sense to responsibility, maintaining a proper balance between the right of the accused on the one side and the interest of the administration of justice in which the society as a whole is vitally interested, on the toher. The petitioner's suggestion that when he was willing to produce before the Magistrate a sum of Rs. 12,000.00, he was entitled as a matter of law to be released forthwith on bail, and that the learned Magistrate was in error in nto doing so, is also misconceived, for, release on bail is nto ordered for the sole purpose of securing money for the State which may ultimately be forfeited. The real purpose is to secure the presence of .the accused at the time of hearing so as to promtoe the cause of justice by facilitating the judicial process and causing to the accused as little inconvenience as possible consistently with the proper effective and speedy administration of justice. Deposit of money is one of the methonds.of making the accused and his surety realise that the accused person cannto with immanity obstruct the judicial process by absenting himself on the date of hearing or by absconding. The basic object is thus to see that judicial process is nto obstructed by the absence of the accused, for, in our set-up, the presence of the accused is ordinarily considered necessary' at his trial for a criminal offence. On behalf of the respondents, an attempt has been made to show that the petitioner has been involved in activities which Were seriously prejudicial to the existence of a civilised society and to the maintenance of law and order because being a responsible officer in police force, he took part in a general stroke and unlawful demonstrations with the object of putting illegitimate pressure on the administration for enforcing some of the demands of the police service as 'such. These activities, it is .suggested, were calculated 'to paralyse the' entire civil life in the capital of this Republic thereby putting the millions of 'Delhi inhabitants to great hardship. This may or , nto be'so, but this is a matter to be considered at the trial and we have no doubt that the law will have its course. In our view. the seriousness of the charge against an accused person does nto by itself justify on the part of the Coarts any but concientious and judicious application of the law -wholly uninfluenced by colleteral considerations of administration or executive convenienec . There is an obhque suggestion in the petition that respondent No. 3 did. nto bring her own judicial mind to, bear the question-requiring adjudication, but allowed her judicial functions'to be' influenced by some outside agency. It is neither, possible on the Material before us, nor is it necessary for -as in , case, to .express any opinion on this .'suggestion, though we consider it.our duty to impress on all the judicial- officers in Delhi that the manner in which they discharge their jadicial functions, necessarily reflects the image of our democrate status- and. demonstrate? to the world the extent. of our allegiance to' the Rule of law which runs through the entire fabric of our Constitution: The facts and circumstances disclosed on this record do,give us a .prima facie impression that the. delay on the part of the Courts Concerned in dealing with the question of the petitioner's release on bail and the question of the cancellation of bail, was somewhat unreasonable, even if the delay be due to the fact that the organized large-scale strike by the police force had paralysed the normal functioning of the Coarts a matter, of the seriousness of which we are fully conscious. This delay, according to the petitioner, was deliberate, having been inspired by a consideration of illegal discrimination against him. Whether or nto the petitioner's suggestion is justified, a point on which we' express no considered opinion, in our view, the Courts should discharge their functions with ]udicious objectivity and detachment, scrupulously keeping away from all extra-judicial considerations. This is the principle essential pie-requisite of a democratic judicial mind. Equality before law and impartiallity of the judicial wing are two of the main pillars supporting our liberal democracy and any weakening of these pillars must necessarily endanger the entire body-politic supprted by these pillars. We. need nto pursue this matter any further because the petitioner's detention on the present record has nto been shown to be either illegal or improper justifying his release on a writ of habeas corpus.

(8) For the foregoing reasons, this petition for writ of habeas corpus fails and is dismissed.


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