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Haknam Singh Vs. State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtDelhi High Court
Decided On
Case NumberCriminal Revision Appeal No. 103D of 1966
Judge
Reported in1969CriLJ690; 4(1968)DLT573
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 247
AppellantHaknam Singh
RespondentState
Advocates: K.R. Kalia and; V.D. Misra, Advs
Cases ReferredMohd. Yamin v. Zafar Mohammad. In
Excerpt:
.....section 247 in absence of complainant on date - complainant prayed before magistrate that personal appearance during trial may be dispensed with as he was officer of government - nto acquitting accused and adjourning case by no means be considered to be illegal order - held, parties directed to appear before trial court for further proceedings and revision dismissed. - - j seems to have been disapproved in this bench decision, section 247, cr. has been held to cltohe the magistrate with a discretion in the matter of dismissal of the complaint on the failure of the complainant to be present on the date of hearing. in this judgment, as well as in the bench decision of the punjab high court in prabh dyal, reference has been made to the rules framed by the high court contained in..........the attention of the learned additional sessions judge was nto drawn to a later division bench decision of the punjab high court in stats v. gurdial singh gill, in which the decision of bhandari, c.j seems to have been disapproved in this bench decision, section 247, cr. p.c. has been held to cltohe the magistrate with a discretion in the matter of dismissal of the complaint on the failure of the complainant to be present on the date of hearing. more recently, in prabh dyal v. r. mudgil. antoher division bench of the punjab high court also took the same view. as a matter of fact, in this later decision, a certain passage has approvingly been qutoed from the judgment in the case of gurdial singh gill. the matter, so far as this court is concerned seems to have been set at rest.....
Judgment:

I.D. Dua, J.

(1) The learned Additional Sessions Judge, Delhi, has referred this case to this Court with a recom mendation that the revision be allowed and the petitioner be acquitted because on 3rd December, 1965, the complainant who is the registrar of the Chit Funds, was absent in the Court of the learned Sub-Divisional Magistrate and, thereforee under section 247, Criminal Procedure Code, the Magistrate was bound to acquit the accused. The learned Magistrate on the toher hand rejected the application of the accused praying for acquittal on the ground that the complaint had been filed by a public servant in his capacity as such.

(2) The learned Additional Sessions Judge has in his order made a reference to a decision of the Allahabad High Court in State v. Reva Chand, and to a decision by Bhandari, C. J. in Daulat Ram v. Ram Kishan. The decision of the Orissa High Court cited on behalf of the State in the case of Jagannath Sahu v. State, was nto followed by the the learned Additional Sessions Judge because, in his opinion, the facts of the reported case appeared to be different and the learned Judge preferred to follow the decision of Bhandari, C.J.

(3) Unfortunately, the attention of the learned Additional Sessions Judge was nto drawn to a later Division Bench decision of the Punjab High Court in Stats v. Gurdial Singh Gill, in which the decision of Bhandari, C.J seems to have been disapproved in this Bench decision, section 247, Cr. P.C. has been held to cltohe the Magistrate with a discretion in the matter of dismissal of the complaint on the failure of the complainant to be present on the date of hearing. More recently, in Prabh Dyal v. R. Mudgil. antoher Division Bench of the Punjab High Court also took the same view. As a matter of fact, in this later decision, a certain passage has approvingly been qutoed from the judgment in the case of Gurdial Singh Gill. The matter, so far as this Court is concerned seems to have been set at rest by a Bench decision of this Court in Mohd. Yamin v. Zafar Mohammad. In this judgment, as well as in the Bench decision of the Punjab High Court in Prabh Dyal, reference has been made to the Rules framed by the High Court contained in Vol. Iii, Chapter 1-F, High Court Rules and Orders which contains broad instructions for the guidance of the Magistrates, prominently bringing out the grave responsibility which rests on the trying Magistrates when deciding whether to adjourn the case or to proceed with the trial even in the absence of the complainant or to acquit the accused. These Rules have been construed to rule out any arbitrariness or fixed automatic rigidity of action on the part of the Magistrates in such circumstances. The Bench of this Court pointed out that these rules are supported by considerations of practical good sense and are designed to promtoe the cause of substantial justice.

(4) In the present case, the complainant being conscious of the difficulties he would be faced with if he were to appear at every hearing at the trial, made an express mention in the complaint itself and prayed that the personal presence of the complainant during trial may be dispensed with as he is an officer of the Government and is pre-occupied with his official duties. In my opinion, when the learned Magistrate disallowed the prayer of the accused to acquit him because of the absence of the complainant, he must have been conscious of this prayer and must be deemed to have dispensed with his presence. In any event, nto acquitting the accused and adjourning the case can by no means be considered to be such an illegal order which must on revision be interfered with and acquittal of the accused ordered instead.

(5) For all the foregoing reasons, I do nto find any merit in this revision which is dismissed. Parties are directed to appear before the trial Court on 26th August, 1968 when further proceedings would be held in accordance with law in the light of the observations made above. It is hoped that the case would be disposed of by the learned Magistrate with due dispatch.


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