Skip to content


Paltan Mandal and Ors. Vs. State of Jharkhand - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantPaltan Mandal and Ors.
RespondentState of Jharkhand
Excerpt:
.....will be killed by the accused persons.4. on the basis of the aforesaid 'fardbeyan given by the informant,  jamtara p.s. case no.157 of 2001 was registered for the offence under  section 364a and 302/34 of the indian penal code, against the accused  persons.5. the  police   started   investigation.   the   dead   body   of   the   deceased  was  recovered   on   27.07.2001   at   platform   no.  1  of   gorakhpur   railway  station.   the   dead   body   of   the   deceased   was   sent   for   postmortem  examination which was conducted by dr. h. r. yadav – p.w.14.  6......
Judgment:

[Against the judgment of conviction dated 22.11.2003 and order of  sentence dated 25.11.2003 passed by the learned 2 nd  Addl. Sessions  Judge (Fast Track Court), Jamtara, in S.T. No.29 of 2002/ 06 of 2002].    Cr. Appeal (DB) No. 1760 of 2003 1.Paltan Mandal, S/o Mohar Mandal. 2.Gobar Mandal, S/o Late Brispati Mandal. 3.Bishwanath Mandal, S/o Bhikhu Mandal. . .  . Appellants  Versus    The State of Jharkhand. . . Respondent  With    Cr. Appeal (DB) No. 161 of 2004 1.Jagdish Mondal, S/o Late Bilu Mondal. 2.Binod Mondal, S/o Gujar Mondal. Versus  The State of Jharkhand. . . Respondent  With   Cr. Appeal (DB) No. 162 of 2004 Ganga Sagar Mandal, S/o Late Sanichar Mondal.    . Appellant  Versus   The State of Jharkhand. . .  Respondent ­­­­­­­­­ PRESENT  HON'BLE MR. JUSTICE PRADIP KUMAR MOHANTY HON'BLE MR. JUSTICE ANANDA SEN ­­­­­­­­­ For the Appellant     :   Mr. B.M. Tripathi, Sr. Advocate     Mr. Kaushal Kishore Mishra, Advocate For the State :   Mr. Pankaj Kumar, A.P.P. ­­­­­­­­­      By Court: Since all the aforesaid Criminal appeals arise out of the common judgment of conviction and order of sentence as such, they have been heard together and are being disposed of, by a common judgment.

2. These   criminal   appeals   are   directed   against   the   judgment   of  conviction   dated   22.11.2003   and   order   of   sentence   dated   25.11.2003  passed in Sessions Trial Case No. 29 of 2002/06 of 2002 by   learned 2nd  Addl.   Sessions   Judge   (Fast   Track   Court),   Jamtara ,   whereby,   the  appellants   have   been   convicted   under   Section   364­A/34   of   the   Indian  Penal   Code   and   sentenced   to   undergo   rigorous   imprisonment   for   life  besides   a   fine   of   Rs.2,000/­   each   but,   no   separate   sentence   has   been  passed under Section 302/34 of the Indian Penal Code.

3. The case of the prosecution is that on the basis of the written report  given to the Officer­in­Charge, Jamtara, by the informant (Bhukri Devi),  who happens to be the mother of the victim (Bhudeo Mandal), alleging  therein that in the morning of 22.07.2001, accused Rajen Mandal, Ganga  Sagar Mandal, Shibu Mandal and Kishan Mandal enticed away deceased­ Bhudeo Mandal from his house to 'Karmatar' and thereupon they started  demanding Rs.20,000/­ illegally which was refused by the informant and  her son, as a result of which, these accused kept confined Bhudeo Mandal  with a view to kill him. The informant tried to search his son Bhudeo  Mandal but failed to find him and then she gave a written application to  the Officer­In­Charge, Jamtara on 27.07.2001 in the morning   with   an  earnest  request to get  her son released from the wrongful confinement  of the said persons and to legal action against them, otherwise, his son  will be killed by the accused persons.

4. On the basis of the aforesaid 'Fardbeyan given by the informant,  Jamtara P.S. Case No.157 of 2001 was registered for the offence under  Section 364A and 302/34 of the Indian Penal Code, against the accused  persons.

5. The  police   started   investigation.   The   dead   body   of   the   deceased  was  recovered   on   27.07.2001   at   platform   no.  1  of   Gorakhpur   railway  station.   The   dead   body   of   the   deceased   was   sent   for   postmortem  examination which was conducted by Dr. H. R. Yadav – P.W.14.  6. After obtaining the postmortem report and examining the witnesses, the  police   ultimately   filed   charge­sheet   as   against   the   present   appellants   under  Section 302/34 of the Indian Penal Code and under Section 364­A of the Indian  Penal   Code  and   thereafter   the   case   was   committed   to   the   Court   of  Sessions.         The plea of the defence is completely denial of the allegation.  7. The prosecution has examined as many as 15 witnesses including  Medical Officer and Investigating Officer, and one court witness has also  been examined who is Gopalji Jha.

8. Mr.   B.   M.   Tripathi,   learned   Senior   counsel   appearing   for   the  appellants submitted that the trial court has convicted these appellants  under Section 364­A/34 of the Indian Penal Code and sentenced them to  undergo rigorous imprisonment for life and to pay a fine of Rs.2,000/­ by  each convicts with the finding that there are overwhelming oral direct  unimpeachable evidence and further held that the deceased was lastly  seen with the accused person on 22.07.2001. Learned Senior counsel for  the appellants has challenged the judgment and order of conviction and  sentence on the following grounds: (i) The prosecution has not been able to prove the ingredients of  Section  364­A of the Indian Penal Code and there is no material to  prosecute the present appellants under other sections. There is no  evidence that threat was given by the accused persons and in fact,  it   was   a   case   of   enmity   between   the   parties,   inasmuch   as   the  parties belonged to the same village. (ii) There   is   no   chain   of   events   for   convicting   the   present  appellants under Section 364­A or Section 302/34 of the Indian  Penal Code. (iii) There   was   four   days   time   gap,   when   the   accused   and  deceased were last seen alive and when the deceased was found  dead on Gorakhpur Chawani Railway Station Platform, and thus, it  would be hazardous to come to a conclusion of guilt in the above  case. (iv) There is an inordinate delay in lodging F.I.R. (v) The prosecution has developed story from time to time in as  much   as   originally   the   FIR   was   lodged   against   four   persons  subsequently   six   other   persons   were   added   and,   therefore,   the  prosecution has not come with a clean hand. (vi) Learned trial court has failed to appreciate that it was a case  of circumstantial evidence and chain of circumstances was not at  all complete in this respect. (vii) The evidence of P.W.1, 2 and 7 who are witnesses to the last  seen theory, are very clear and cogent and they subsequently stated  that   they   saw   accused­appellants   along   with   the   deceased   and  when the above witnesses questioned the deceased, the deceased  said   that   he   was  going  to   visit   fair   (mela)  at  Deoghar   with   the  accused persons  and further he had stated that he would return in  the evening. The evidence of P.W.10 (who is a tea stall owner) at  Gorakhpur Railway Station Platform is very specific. This witness  has   specifically   stated   that   a   boy   came   running   from   the   west  direction   and   fell   down   on   the   platform   near   the   tea­stall.   He  immediately   informed   the   Station   Superintendent.   The   Station  Superintendent (P.W.9) also corroborated the  above  facts and he  called the doctor immediately. A senior Medical officer examined  the   deceased   and   he   declared   him   dead   and   the   doctor   who  conducted   post­mortem   opined   that   it   is   a   case   of   cardio  ­respiratory failure. (viii) No specific question was put to the accused persons under  Section 313 of the Cr.P. C. 09. With   the   above   submissions,   learned   Senior   counsel   for   the  appellant submits that there are major contradictions in the evidence of  the prosecution witnesses and therefore, it is not a fit case of conviction.  10. Mr. Pankaj Kumar, learned A.P.P. appearing on behalf of the State  vehemently   controverts   the   arguments   and   contention   of   Mr.  Tripathy,  learned Senior counsel and submits that there was a demand of ransom  of Rs.20,000/­ which was demanded by Rajan Mandal through Jagdish  Mandal and Binod Mandal.  The evidence of P.W.1 (brother­in­law), P.W.2  (an   independent   witness)   and   P.W.(7)   are   very   clear.   They   have  specifically stated that all the accused persons were seen together with  the victim and this fact was told to the informant on the next day when  she came  there in  search of  the  deceased. Therefore, the  learned trial  court has rightly convicted the present appellants under Section 364A of  the Indian Penal Code and there is no material to discard the evidence of  P.Ws.1, 2, 3, 5 and 7.

11. Perused the Lower Court Records. This Court has gone through the  evidence of the prosecution witnesses minutely.  12. P.W.1 (Prakash Mandal) is the brother­in­law of the deceased. He  deposed that on 22.07.2001, he saw the deceased at Jasidih Station going  along   with   the   accused   persons,   Rajan   Mandal,   Ganga   Sagar   Mandal,  Kisan   Mandal,   Binod   Mandal,   Jagdish   Mandal,   Gobar   Mandal,  Bishwanath   Mandal,   Raja   Mani   Mandal   and   Paltan   Mandal   who   were  surrounding   the   deceased,   but   the   deceased   appeared   to   be   nervous.  P.W.1   in   examination­in­chief,   further   deposed   that   in   response   to   his  question, the deceased said that he was going to visit the fair (mela) at  Deoghar with the above accused persons and the deceased further stated  that he would return in the evening.

13. P.W.2 (Ram Kishun Mandal) is an independent witness. While he  was   going   to   market,   he   saw   the   deceased   along   with   Rajan   Mandal,  Gangadhar  Mondal, Kishun  Mondal, Shibu Mondal  and others at 8.15  a.m. on 22.07.2001. He deposed that fear got developed on the face of  the deceased. When he inquired from the deceased where he was going,  the deceased told that he is going to visit fair (mela) at Deoghar. He told  this fact to the mother of the deceased on 27.07.2001, when the mother  of   the   deceased   came   to   his   house.   He   further   deposed   that   on  29.07.2001, mother of the deceased sent message to him that the Police  personnel   came   from   Gorakhpur   and   told   that   the   deceased   died   at  Gorakhpur and on the same day, he along with others visited Jamtara  Police   Station   and   identified   the   photographs   of   the   deceased   and  thereafter he also proved the photographs as Ext.­1 to Ext.1/b. Thereafter  they  went to  Gorakhpur  Hospital  along with  others and identified the  dead­body of the deceased and also proved the carbon copy of Jimanama  marked as Ext.X.   In cross­examination, he deposed that his statement  was not recorded by the Police.

14. P.W.3 is the wife of the deceased. She deposed in her examination  that on 22.07.2001 at about 7.00 a.m. morning, Rajan Mandal, Ganga  Mandal, Shibu Mandal, and Kishan Mandal came at her house  and asked  her husband (deceased) to accompany them to fair (mela). For this, she  forbade her husband, but Rajan Mandal told that he would return in the  evening.   She   further   stated   in   examination   that   Binod   Mandal   and  Jagdish Mandal returned from Deoghar Mela (fair) on 23.07.2001, but  her husband did not return. In response to her query, they told her that  12 months ago, Rajan has asked for Randgari of Rs.20,000/­ and if the  amount   is   not   paid,   the   deceased   would   be   killed.   In   her   cross­ examination,   she   deposed   that   accused  persons  and   deceased   went   to  Karmatar by four Motorcycles.

15. P.W.4 (Jainarayan Mandal) is the brother of P.W.5. He deposed that  P.W.5   (informant)   came   to   his   house   and   said   that   the   deceased   was  traceless and Rajan Mandal is demanding Rs.20,000/­ from her. In cross­ examination,   he   admitted   that   no   demand   was   made   from   P.W.   5  (informant) by Rajan Mandal in his presence.

16. P.W.5 (Bhukri Devi) is mother of deceased and informant in this  case. In her deposition she said that Rajan Mandal, Gangasagar Mandal,  Shibu Mandal and Kishan Mandal came to her house and called her son  Bhudeo (deceased) and said that they have to visit Sawan  fair, at the  same time Jagdish Mandal, Binod Mandal, Paltan Mandal, Gobar Mandal,  Vishwanath Mandal  and Rajmani Mandal were  outside  the  house. She  further said that when she forbade her son to visit Sawan fair then Rajan  Mandal insisted and said that they will return home by evening and after  that along with her son, they all went towards 'Karmatanr' with bike. She  further deposed that her son did not return in the evening. Then on the  next day, she went to the house of Binod and Jagdish and enquired about  the same. Both of them told that Rajan Mandal demanded Rs.20,000/­  before one year, and if she would not give the said money then her son  would   remain   traceless.   Thereafter   she   went   to   the   house   of   Gopi  Mandal.   Gopi   Mandal   told   her   that   he   saw   the   deceased   and   all   the  accused persons at Karmatand Station along with all the accused persons  on Sunday. In cross­examination, she admitted that her brother told her  that he saw the deceased at Karmatand Station along with the 10 accused  persons.  17. P.W.6 (Ram Niwas Yadav) is the Head Constable of GRP, Gorakhpur  Police Station.  He received the information at 16.45 hours that a person  fell down at Gorakhpur Railway Station. He also prepared the  inquest  report.   He   also   proved   the   panchnama,   forwarding   letter   and   other  relevant documents under Ext.2 to Ext.6a. P.W. 7 (Gopi Mandal) is the maternal­uncle of the deceased and brother of  P.W.5. In his examination­in­chief, he stated that on 22.07.2001 at about 8  a.m.,   he   had   gone   to   Karmatand   Station   where   he   saw   the   deceased  along with ten accused persons. On the next day, he informed the fact to  his sister (informant) 18. P.W.8 (Ram Shanker Singh) is the Investigating officer of this case.  He under instructions of the superior officers, got the viscera preserved  by Dr. Yadav (P.W.14) and sent the same with a forwarding letter of the  CJM, Jamtara for its F.S.L., Ranchi for examination. He proved the formal  FIR. In cross­examination, he admitted that he did not know who wrote  the written application of the informant.            P.W.9 (Yantri Prasad) is a Station Superintendent who received the  information   to   the   effect   that   a   boy   fell   down   on   platform   no.1   at  Gorakhpur railway Station and sent telephonic information to  Dr. D. K.  Singh.

19. P.W.10 (Sumay Prasad) is the Tea stall owner. In his examination­in­ chief, he stated that a boy came running from the West direction and fell  down on the platform near his tea­stall. He immediately informed this  fact to the Superintendent of that Railway Station.              P.W.11 (Ashish Kumar Dubey) is the Constable, who went to the  Jamtara Police Station along with photographs of the deceased and he  narrated   the   incident   to   P.Ws.2,   4,   and   7   and   went   with   them   to  Gorakhpur.  20. P.W.12   (Shakil   Ahmed)   is   Assistant   Station   Master,   Gorakhpur  Camp who later on turned hostile.             P.W.13 (Yugal Kishore Gupta) is junior Sub Inspector of Police at  Jamtara.   He   received   the   written   information   and   thereafter   First  Information   Report   being   Jamtara   P.S.   Case   No.157   of   2001   was  registered about the abduction.  P.W.14 (Dr. H. R. Yadav) is a Medical Officer who conducted the autopsy  of the deceased and found the following injuries:­ Ante­mortem injuries :­No external marks of injury seen. Internal Examination :­ Membranes and brain was congested. Both lungs   were congested. Stomach mucosa was congested. In stomach fluid '3' ounce   present.  Small Intestine : ­ Empty. Large Intestine :­ full of acid and gases. Liver :­ 2.2 pounds congested. Gall­bladder was full. Spleen :­ 4 ounce­ congested.   Both Kidneys 5 Ounce & congested. Bladder­ empty.  Time of Death :­ About one day before the time of examination.  He has also proved the post­mortem report. He did not whisper a  single word about the cause of death. In cross­examination, he admitted  that it was not a case of starvation death and it was also not a case of  heart attack.  P.W.15   (Dr.   D.   K.   Singh)   is   the   Sr.   District   Medical   Officer,  Gorakhpur Chhawani, He declared the deceased dead and issued a death  certificate. In cross­examination, he admitted that he failed to diagnose  the deceased.

21. After   scanning   the   above   evidence,   it   is   crystal   clear   that   no  evidence of abduction is there and prosecution has not whispered a single  word with regard to threat. Neither P.W.3 and P.W.5 has stated about the  enticement nor there is any element of doubt with regard to Section 302  of   the   Indian   Penal   Code.   It   appears   that   the   deceased   was  called   on  22.07.2001 from his house and all the witnesses i.e. P.W.1, P.W.3 and P.W.7  saw   the   deceased   along   with   the   accused   and   all   the   above   three  witnesses asked the  deceased where he was moving and the  deceased  told them that he is going to fair (mela) and he would return on the next  day evening. P.W.10 is a Tea stall owner and an independent witness who  specifically   deposed   that   the   deceased   was   running   from   the   West  direction   and   fell   down   on   the   platform   near   his   tea­stall.   He   also  informed the above fact to the Station Superintendent (P.W.9).   He has  not stated about presence of any of the accused nor he stated that the  deceased   was   accompanied   by   any   one.   P.W.9   came   and   called   the  Railway doctor. P.W.12 declared him dead.

22. It is settled principle of law that the last­seen theory comes into  play where the time gap, between the point of time when the accused  and the deceased were last seen alive, and when the deceased is found  dead is so less that possibility of any  person other than the accused being  the author of the crime, becomes impossible.          In the instant case, this Court also examined the matter in the above  aspect and found that accused and deceased were seen together lastly on  22nd July, 2001, the deceased fell down near a Tea stall on platform no.1  of Gorakhpur on 27th  July, 2001. There was a long gap of more than 4  days. There is no positive evidence that any of the appellants were seen  with the deceased between 22nd July, 2001 to 27th July, 2001. Within this  time gap, there is much possibility that the deceased may be in company  of many persons. Nothing incriminating against the appellants at the time  of question under Section 313 Cr.P.C., with regard to the last seen theory  surfaced. No other circumstances were established by the prosecution to  link   the   chain,   rather   the   prosecution   has   introduced   four   accused  persons in the FIR and subsequently six persons were added.

23. Considering the facts and circumstances in its entirety, this Court is  of the view that the prosecution has miserably failed to prove the case as  against   the   present   appellants   as   the   author   of   the   crime.  Thus,   it   is  difficult to uphold the findings arrived at by the learned trial court, in as  much as merely on suspicion, a person cannot be held guilty.

24. After considering the submissions of learned counsel for both the  parties, this Court is of the view that the prosecution can never be said to  have proved its case beyond all reasonable doubts. The trial court did not  take into account all these aspects of the matter in its right perspective  and   thereby,   it   committed   illegality   in   recording   the   judgment   of  conviction and order of sentence against the appellants.  25. As   such,   the   instant   appeals   are   allowed   and   the   judgment   of  conviction   dated   22.11.2003   and   order   of   sentence   dated   25.11.2003  passed by learned 2nd Addl. Sessions Judge (Fast Track Court), Jamtara in  Sessions   Trial   Case   No.29   of   2002/   06   of   2002   stands   set   aside.   The  appellants who are on bail, are discharged from the liability of  their bail  bonds. (Pradip Kumar Mohanty, J.)        (Ananda Sen, J.) Jharkhand High Court, Ranchi. 7th September, 2016. Ajay/Amar/Sandeep


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