Skip to content


Krishna Gupta Vs. State of Jharkhand - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantKrishna Gupta
RespondentState of Jharkhand
Excerpt:
.....looted  ornaments, utensils and clothes belonging to herself   and the family. the  accused persons also assaulted her, her brother­in­law and father­in­law.  she identified the accused in court and stated that she had also identified  him in t.i.parade. in her corss­examination she has stated that she had  identified accused in t.i.parade among 30/40 persons.  7. ram chandra sah, p.w. 4 has supported the prosecution case  as an eye witness. however, he has not identified the accused.  8. shambhu   nath   mahato,   p.w.   5   is   not   an   eyewitness   to   the  3 occurrence but has stated that on alarm he reached the informant's house .....
Judgment:

1 IN THE HIGH COURT OF JHARKHAND AT RANCHI Cr. Appeal (S.B.) No. 653 of 2003 (Against the judgment of conviction and order of sentence dated 30 th April,2003 and 1st  May, 2003 passed by the Additional Sessions Judge­XIII,Dhanbad in connection with S.T.  No. 355 of 1991 arising out of Govindpur P.S. Case no. 71 of 1988 , G.R. no. 1032 of  1988)   Krishna Gupta, son of Ganowri Sao R/o Village Fufuwadih, P.S. Gobindpur (Barbada), District Dhanbad …… Appellant -Versus- The State of Jharkhand ...... Respondent ------ CORAM : HON’BLE MR. JUSTICE RATNAKER BHENGRA ------ For the Appellant : Mr. Anurag Kashyap, Advocate For the Respondent : Mr. Gauri Shankar Prasad,A.P.P. C.A.V. On:

17. 05.2015 Delivered on:19.11.2016 RATNAKER BHENGRA,J This Criminal Appeal has been preferred against the judgment  of   conviction   and   order   of   sentence   dated   30.04.2003   and   01.05.2003  respectively passed by Shri Binay Kumar Sahay, Additional Sessions Judge­ XIII, Dhanbad in S.T. No. 355 of 1991 whereby and whereunder appellant  had been sentenced to undergo R.I. for seven years under Section 395 of  the Indian Penal Code.     2. The prosecution case, in brief, is that on 22.4.1988 at  about 8  p.m. the informant Govardhan Mahato was talking to his brother, son and  nephew   at   the   back   side   of   his   house   which   was   situated   in   village  Baglatand,   Udaypur   within   P.S.   Gobindpur,     Dist.     Dhanbad.   In   the  meantime, the informant heard alarm, he entered into the courtyard of his  house   and   saw   that   one   miscreant   was   snatching   ornaments   from   the  person   of   his   sister­in­law.   The   informant   protested   upon   which   the  miscreants assaulted the informant  with the butt of the gun on his head  and   back.   Thereafter,   the   nephew   of   the   informant   and   others   started  shouting.   There   after   the   miscreants   also   assaulted   his   nephew.   The  miscreants also hurled bomb outside the house.   The miscreants looted  away ornaments worth Rupees Twenty to Twenty Five thousand. It is also  alleged   in   the   FIR   that   the   informant   and   other   inmates   of   the   house  claimed to identify the miscreants if shown to them later on.  3. The   informant   reported   the   matter   to   the   police   who   after  recording the fard­beyan registered a case u/s 395 IPC against unknown  2 and   after   investigation   submitted   charge   sheet   against   the   present  appellant   only   u/s   395   &   397   IPC.     The   learned   C.J.M.   Dhanbad   took  cognizance   of   the   offence   accordingly   and   transferred   the   case   to   the  learned   Magistrate   for   commitment.   The   learned   Magistrate   after  complying with the provisions u/s 207 Cr.P.C. committed the case to the  court of Sessions.The charge was framed against the accused to which he  pleaded not guilty and claimed to be tried.

4. The   prosecution   has   examined   altogether   nine   witnesses.  Ghanshyam Mahato, P.W. 1 claimed to be an eye witness to the alleged  occurrence. In his evidence he stated that on 22.4.1988 at about 8 p.m. he  was at the back side of his house along with his brother, son and nephew.  He heard alarm then his brother Goberdhan went inside the house. The  dacoits hurled bomb and looted away ornaments utensils and clothes and  also assaulted his daughters in law Pushpa and Vidya. He also stated that  Ramchandar and Govardhan had also sustained injuries. He identified  the  accused in court. However, in his cross­examination he has stated that he  had not identified any miscreants.

5. Prem   Prakash,   P.W.   2   claimed   to   be   an   eye   witness   to   the  alleged occurrence. He has stated in his evidence that he identified the  present appellant at the time of occurrence and he has also identified the  accused   in   court.   Moreover,   he   has   stated   that   he   had   identified   the  accused in T.I.Parade also. In his cross­examination he has stated that he  had not seen the accused Krishna Gupta at the police station and he had  identified him among 30/40 persons in T.I.Parade. He has also stated that  he did not know the accused from before.   6. Pushpa Devi, P.W. 3 has also claimed to an eye witness to the  alleged occurrence. She has stated that 7/8 unknown miscreants entered  the   house   having   pistol,   dagger   and   rod   in   their   hands   and   looted  ornaments, utensils and clothes belonging to herself   and the family. The  accused persons also assaulted her, her brother­in­law and father­in­law.  She identified the accused in court and stated that she had also identified  him in T.I.Parade. In her corss­examination she has stated that she had  identified accused in T.I.Parade among 30/40 persons.  7. Ram Chandra Sah, P.W. 4 has supported the prosecution case  as an eye witness. However, he has not identified the accused.  8. Shambhu   Nath   Mahato,   P.W.   5   is   not   an   eyewitness   to   the  3 occurrence but has stated that on alarm he reached the informant's house  then the miscreants hurled bomb. As a result he sustained   injury in his  leg. However,  he has stated that he had not seen any accused.  9. P.W.  6,  Gobardhan  Mahato,  the   informant  has  deposed  that  the incident  is of eight years ago. He has supported that the incident had  taken place and certain items were looted. However, he has not identified  any of the appellant.  10. Prabhat Kumar Upadhaya, P.W.9 is the Judicial Magistrate who  has conducted the T.I.Parade inside the jail. He has stated in his evidence  that on 28.4.1988 he had conducted T.I.P. in which Pushpa Devi and Prem  Prakash  Sao had identified the accused Krishna Gupta. He has proved the  T.I.P. Chart Ext.1. He has also stated that while holding T.I.Parade  he had  observed all the legal formalities of T.I.Parade. In cross­examination he has  stated that Prem Prakash and Pushpa Devi had stated before him that the  accused Krishna Gupta had assaulted them at the time of occurrence.    11. The defence has examined only one witenss in support of its  case. He is Tepa Das D.W.1. He has  stated in his evidence that he has not  heard about complicity in crime by this accused in any case except this  case.   12. Learned counsel for the appellant has initially gone through  the depositions of the witness and tried to find weakness in their evidence.  He   has   submitted   that   P.W.1,   P.W.4.   P.W.5   and   even   P.W.6,   who   is   the  informant has not identified the accused. Regarding P.W.2 he has stated,  why he only recognized the appellant in T.I parade and not before, hence  recognition in T.I.P. may be questionable. About P.W3, appellants counsel  has stated that, she has not said any thing about P.W.2 or Prem Prakash's  illness and  also  said  that  she   did  not  see   the   assault  on  Prem  Prakash  because she was in another room. That even P.W. 4 did not claim to be  beaten  up by any particular  dacoit, but only generally. Since  P.W.6, the  informant has admitted that he was not inside, he must not have seen  anything or what was happening inside the house. Counsel also said that  P.W. 6 recognized the wrong person, one Gautam Sarkar in the T.I parade  and even the magistrate conducting the T.I parade, P.W. 9 has said so. 13.   Learned counsel for the appellant further submitted that there  is one defence witness, D.W. No. 1, Tepa Das and he has deposed that he  had gone to the police station and seen P.W.2 and P.W.3 also present there.  4 After   picking   holes   or   what   he   considered   deficiencies   in   the   witness  evidence, counsel for the appellant also submitted that, it is not clear on  what basis the recognition by P.W. 3 of this appellant rests on. Counsel said  that P.W.3 had during T.I.P. stated that she saw P.W. 5 (Ramchander) being  assaulted. But P.W.5 himself did not recognize any of the dacoits.  That  the prosecution story is weak further because, P.W.2 claims assault but he  has no injury to show. 14.  Counsel has also asserted that there was no recovery of the  alleged looted articles, hence dacoity did not take place. He has further  submitted that since I.O was not examined, the place of occurrence cannot  be said to have been established and if that is so, the alleged crime is also  not   established.   He   has   also   cast   some   aspersions   about   presence   of  certain witnesses in police station, supportedly prior to T.I.P. and read out  the Rule 236 of Bihar Police Manual, which reads as under:­ 

“1.   These   suspects   shall   be   kept   at   a   place   where   identifying witness can not have access to him. 2. At the time of  taking the suspects to Court or Jail,   precaution shall  be taken  that  none   is able  to see   them and hence, they shall be taken in closed vehicles   or if such vehicles are not available, their faces shall   be  covered  in   such   a  manner   that   they  can  not  be   recognized.  3.   As   far   as   possible,   the   photographs   of   suspected   persons shall not be    published before identification. 4. The investigator shall not keep suspected persons   in police custody   before holding Test identification.  5.   The   prosecutor   shall   request   the   Magistrate   that   these   persons   should   not   be   released   on   bail   before   identification.

6.   If   the   physical   characteristics   of   any   suspected   person are such that on account of these, he can be   searched   in   a   group,   then     as   far   as   possible   such   persons  shall  be assembled  for  mixing  up  who have   similar   characteristics   or   the   characteristics   shall   be   covered. The investigator shall see before identification   parade begins that the suspected person is available in   it.  7.   For   identification,   one   suspected   person   is   to   be   mixed with 8­10    persons and not that ten suspected   persons shall be mixed in a small group.    8. Identification should be done without delay because   identification done with delay is not fully acceptable to   Courts.   9. Where the description of suspected persons in the   first information report or in the statements of 5  witnesses are so explicit that there is no suspicion left   of any kind, it is not essential to hold identification   parade. 10. The investigating officer though his presence may   be   essential   outside   shall   not   be   present   while   the   identification is in progress. 11. If a witness is unable to attend an identification   parade and identification is considered necessary, this   may be arranged with reference to photograph, details   of which are incorporated in Appendix 22.

12.   When   suspected   persons   are   brought   for   identification its chart shall be prepared in P.M. Form   no.   42.   An   indication   of   the   above   facts   should   be   given in case diary and identification chart.”         He has also cited Bhagirath Paswan Vs. State of Bihar, Cr. A(S.J.)   964 of 2006 order dated 22.7.2011 with reference to Rule 236.

15.   Learned   APP,   Mr.   Gauri   Shankar   Prasad,   however   asserted  that,   it   does   not   seem   that   the   occurrence   has   been   denied   by   the  appellant herein, and neither in the impugned judgment.                 He has further submitted that there are several witnesses  and two witnesses are star witnesses, P.W.2 and P.W.3 and their evidence  has not been broken or discredited. Moreover, out of 30 to 40 persons they  identified the appellants so the identification is credit worthy. Regarding  P.W.2 counsel submitted that he has clearly deposed what happened and  also stated that he recognized this appellant also in court. He has been  very clear in his cross­examination that when he went to T.I.P he did not  identify the appellant from before but recognized him in the T.I.P. 16.  Regarding   P.W.3,   Pushpa   Devi,   counsel   has   stated   that   she  deposed that 7­8 persons had entered with knives, pistols and rods. They  snatched   jewelry   from   body   as   well   as   clothes   and   utensils.   That  Gobardhan   and   others   were   assaulted.   She   has   deposed   that   she  recognized this appellant in  jail in front of magistrate  during T.I.P. and  that   she   has   also   recognized   him   in   court.   P.W.3   has   also   said,   this  appellant   was   also   assaulting   the   inmates   of   the   house.   In   her   cross­ examination she has said that there were about 40 persons in the T.I.P. and  from amongst them she identified this appellant from the front and by  touching his finger. That she identified the appellant separately from P.W.  2, and that only after he had left she identified this appellant. She has  categorically stated that this appellant was not shown or pointed out to  her before identification. Based on the identification of two star witnesses  6 and their evidence. The appellants conviction deserved to be upheld. Findings:­ 17. The findings are dependent on at least five eye witnesses, two  of whom also identify and recognize this appellant Krishna Gupta. P.W.1,  P.W.2, P.W.3, P.W.4 and P.W.6 are witnesses who are eye witnesses to the  occurrence. In the fardbeyan P.W.6 has mentioned that his brother, son and  nephew were there at that time, as well as P.W. 3, who was also present  and witnessed the dacoity, and also the assaults. P.W.6 Gobardhan Mahato,  the   informant   himself,   Ghanshyam   Mahato   or   P.W.1   is   his   brother  mentioned in fardbeyan, Pushpa Devi, P.W.3, Ramchandra Sao, P.W.4 all  those   who   have   been   mentioned   in   the   fardbeyan.   According   to   the  fardbeyan, other persons also seem to be present during the incident.

18. In   fact,   even   the   defence   witness,   D.W.1   in   para   5   of   his  deposition stated that at Gobardhan  Mahato's place, 10­12 years ago a  dacoity took place, though he does not claim knowledge of the assaults on  the inmates. If the defence witness himself affirms the occurrence, then  the next step is whom was the crime committed by.    For answering the question, the evidence of P.W.2 and P.W.3  seem   reliable.   There   is   no   reference   that   there   is   any   prior   enmity   or  dispute subsisting with this appellant. In that case, there will not be the  need   for   a   T.I.P.   The   point   is   that   there   is   no   reason   to   unnecessarily  implicate   an   innocent   man   for   the   crime.   Both   P.W.2   and   P.W.3,   have  separately recognized the appellant from amongst 30 to 40 persons. Two  persons doing so, leads to the inference that the appellant was involved in  the crime and hence recognized. It is clear from the fardbeyan and the  evidence of the witnesses that the dacoits had not used any mask or cloth  to cover their faces. Regarding the point of the appellant that no place of  occurrence   is   established   since   no   I.O.   has   been   examined,   is   not  sustainable in face of the D.W.1 and all the prosecution witnesses who do  say that the incident did take place and all the prosecution witnesses who  describe or affirm the incident to have taken place where and when it did  take place. 19.   Regarding   identification,   one   more   point   in   favour   of   the  prosecution is that the informant and other inmates had claimed that they  would be able to identify the miscreants if shown to them. One aspect that  may go in favour of the accused persons including this appellant is that  7 inspite of being 8 to 10 in number and being armed with various weapons  including   pistols   they   seem   to   have   inflicted   minimum   injuries   on   the  persons or bodies of the inmates. The informant himself was assaulted by  the butt of the pistol and the bomb was exploded outside, may be just to  scare persons. 20.  Thus having gone through the arguments, records of the case  and   evidence   and   based   on   the   aforesaid   reasonings   I   uphold   the  judgment of conviction and order of sentence passed by the  learned Trial  Court in S.T. No. 355 of 1991 dated 30.4.2003 and 1.5.2003 respectively,  however, bearing in mind that the occurrence is of 1988 and we are in  2016, almost 28 years have passed and the appellant must have faced the  hardships of Trial and Appeal. Moreover, I have also noted that though  armed, they do not seem to have had any intention to kill  or murder, so  for these aforesaid reasons the sentence is modified to the period already  undergone. Appellants already on bail, he is discharged from the  liability  of bail bond.  21. Accordingly, appeal is dismissed with aforesaid modification in  sentence.                                                                               (RATNAKER BHENGRA,J) Jharkhand High Court,Ranchi dated:19.11.2016(Nibha)/NAFR    


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