Skip to content


ShariffuddIn Haji Noor Baksh Vs. State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtDelhi High Court
Decided On
Judge
Reported in1977CriLJ1054
AppellantShariffuddIn Haji Noor Baksh
RespondentState
Excerpt:
- - 4. the inherent power of the high court cannot be used to override a statutory provision containing a clear prohibition like the one contained in section 397(3) of the code......entertained by the ether of them.there is a statutory bar in sub-section (3) of section 397 of the code of criminal procedure against any revision petition being preferred by the same person, where a revision petition preferred by him has been disposed of either by the high, court or the sessions judge. the disposal of the revision petition by either of the said courts becomes final in view of section 397(3) of the code.2. the learned counsel for the petitioner has urged with great ability that there is no limitation in section 482 of the code prohibiting the exercise of that jurisdiction against any order which may have been passed under the code. section 482 of the code is:482. saving of inherent power of high court, - nothing in this code shall be deemed to limit or effect the.....
Judgment:
ORDER

Pritam Singh Safeer, J.

1. This petition preferred under Section 482 of the Code of criminal Procedure is directed against the order made by an Additional Sessions Judge, Delhi, on 25th of November, 1975, by which he disposed of Criminal Revision No. 2 of 1975. The disposal by the Additional Sessions Judge was of a Criminal Revision petition within the purview of Section 397 of the aforesaid code. Sub-section (3) in that provision is:

(3) If an application under this section has been made by any person either to the High Court or to the Sessions Judge no further application by the same person shall be entertained by the ether of them.

There is a statutory bar in Sub-section (3) of Section 397 of the Code of Criminal Procedure against any revision petition being preferred by the same person, where a revision petition preferred by him has been disposed of either by the High, Court or the Sessions Judge. The disposal of the revision petition by either of the said courts becomes final in view of Section 397(3) of the Code.

2. The learned Counsel for the petitioner has urged with great ability that there is no limitation in Section 482 of the Code prohibiting the exercise of that jurisdiction against any order which may have been passed under the Code. Section 482 of the Code is:

482. Saving of inherent power of High Court, - Nothing in this Code shall be deemed to limit or effect the inherent powers of the High Court to make such orders as may be necessary to give effect to any order under this Code, or to prevent abuse of the process of any Court or otherwise to secure the ends of justice

3. A careful scrutiny of the afore-quoted provision leads to the conclusion that its ultimate part must be read ejusdem generis with the contemplation in the provision that the provision is to be used also to give effect to the orders passed under the Criminal Procedure Code. The dismissal of the revision petition in this case by the learned Additional Sessions Judge is within the four corners of Section 397 of the Code and instead of giving effect to that dismissal the ultimate part in Section 482 cannot be used as a substitute for the provisional jurisdiction the exercise whereof by this Court is barred by Sub-section (3) of Section 397. The order of the Additional Sessions Judge has become final in view of Sub-section (3) of Section 397 of the Criminal Procedure Code.

4. The inherent power of the High Court cannot be used to override a statutory provision containing a clear prohibition like the one contained in Section 397(3) of the Code. That being the case the only remedy which the petitioner can invoke may be under Article 136 of the Constitution of India.

5. With these observations the petition is dismissed.


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