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Hukamaram, Umaram and Ramu Ram Vs. the State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberS.B. Criminal Misc. Application No. 170/79
Judge
Reported in1982WLN244
AppellantHukamaram, Umaram and Ramu Ram
RespondentThe State of Rajasthan
Cases ReferredSheoram Singh and Ors. v. State of Rajasthan D.B. Criminal Misc. Appl. No.
Excerpt:
criminal procedure code - section 319--word 'evidence' means evidence recorded in trial by sessions court--held, statements recorded under section 161 or 164 or 202 cr. p.c cannot be treated as evidence for purpose of section 319;'evidence' means, 'evidence recorded' by the sessions judge in trial and neither statements under section 161, cr. p.c. of witnesses recorded by the police, nor statements recorded under section 164, cr.p.c. nor statements recorded section 202, cr.p.c, can be treated as 'evidence' for the purposes of section 319, cr.p.c.;application accepted - section 2(k), 2(1), 7 & 40 & juvenile justice (care and protection of children) rules, 2007, rule 12 & 98 & juvenile justice act, 1986, section 2(h): [altamas kabir & cyriac joseph, jj] determination as to juvenile - ..........taken against them under section 319, cr.p.c. should be quashed, as it was done on the basis of police statements and no evidence has been recorded by the sessions judge.2. dr. bhandawat, the learned public prosecutor could not dispute the facts as alleged by the petitioners but he submitted that a sessions judge was competent to take cognizance on the basis of the police statements recorded under section 319, cr.p.c. as per the decision of this court in ajayb singh v. state of rajasthan 1978 rlw 9.3. it is not in dispute that application dated the 14th may, 1979 was moved by the asstt. public prosecutor before the sessions court for taking cognizance against these applicants before any evidence was recorded in sessions trial and on the basis of the police record. it is also not in.....
Judgment:

Guman Mal Lodha, J.

1. In this application, Under Section 482, Cr.P.C, against the order dated the 7th June, 1979 of Sessions Judge, Bikaner in Sessions case No. 59/76, Hukamaram, Umaram & Ramuram, the applicants, contend that the impugned order by which they have been called upon to face the trial and cognizance has been taken against them under Section 319, Cr.P.C. should be quashed, as it was done on the basis of police statements and no evidence has been recorded by the Sessions Judge.

2. Dr. Bhandawat, the learned Public Prosecutor could not dispute the facts as alleged by the petitioners but he submitted that a Sessions Judge was competent to take cognizance on the basis of the police statements recorded under Section 319, Cr.P.C. as per the decision of this Court in Ajayb Singh v. State of Rajasthan 1978 RLW 9.

3. It is not in dispute that application dated the 14th May, 1979 was moved by the Asstt. Public Prosecutor before the Sessions court for taking cognizance against these applicants before any evidence was recorded in sessions trial and on the basis of the police record. It is also not in dispute that the Sessions Judge has taken cognizance and called upon these three applicants-accused to face trial solely on the basis of the statements by police recorded under Section 161, Cr.P.C.

4. That raises controversy, whether a Sessions Judge during trial of criminal case, can take cognizance against persons who are not accused and against whom the police after investigation has taken proceedings for dropping their names by not putting challan without recording any evidence in the court of Sessions. This finally raises question of interpretation of Section 319, Cr.P.C., Earlier, there was a controversy on this point because in Ajayab Singh's case (supra), this Court took the view that a Sessions Judge can take cognizance against any such persons who were not accused on the basis of the statements recorded by the police under Section 161, Cr.P.C. If it appears to him that an offence has been committed by any persons who is not an accused and for which he should be tried along with other accused. This view taken in Ajayab Singh's case was reiterated by this Court again in Hariram and Ors. v. State of Rajasthan 1979 Cr.L.R. (Raj.) 248.

5. However, recently on 1st May, 1982 while deciding a bunch of five criminal revision in which reference was made to a Division Bench, a Division Bench of this Court has taken the view that the view taken by this Court in Ajayab Singh & Harjiram's cases (supra) cannot be treated as good law. Sitting in division Bench along with Hon'ble Mr. Justice N.M. Kasliwal, I have in those references that for the purposes of Section 319, Cr.P.C., 'evidence' means, evidence recorded' by the Sessions Judge in trial and neither statements under Section 161, Cr.P.C. of witnesses recorded by the Police, nor statements recorded Under Section 164, Cr.P.C. nor statements recorded Section 202, Cr.P.C, can be treated as 'evidence' for the purposes of Section 319, Cr.P.C.

6. In the above case of Sheoram Singh and Ors. v. State of Rajasthan D.B. Criminal Misc. Appl. No. 41/81 and four other connected cases, decided on 1st May, 1982 at Jaipur bench), I have dealt with the divergence of views on this point and after considering relevant provisions of the Evidence Act and the Code of Criminal Procedure, it was held that the police statements recorded under Section 161, Cr.P.C. cannot be treated as 'evidence' for the limited purpose of Section 319, Cr.P.C.

7. The above judgment of Division Bench of this Court now holds the field and all earlier judgments contrary to it, cannot provide any guidance for the purpose of adjudication and decision of meaning & implications, ambit and scope of the phrase 'evidence', as used in Section 319, Cr.P.C.

8. The issue involved in the present case, therefore, stands clinched and the petition deserves to succeed on this limited point.

9. The result is that this Misc. petition is accepted, the impugned order is quashed. However, it is made clear that the Sessions Judge would be free to take cognizance, they come to be challaned by the police, deserve to be tried because some offence, prime facie, is made out against them.


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