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In Re: Appachi Goundan - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1931)61MLJ123
AppellantIn Re: Appachi Goundan
Excerpt:
- - 2. after that the petitioners thought that the better course would be to withdraw the petition and accordingly the petition was withdrawn and another petition presented to the sessions judge of coimbatore. in this case the facts-are very strong. that, in our opinion, is clearly wrong......case against the five accused also did so against the 5th accused, an application was made to the district magistrate to revise the order of the stationary sub-magistrate. when the petition was put in on the 24th january last the district magistrate dealt with it in the following manner as will appear from his endorsement on the petition:as i am informed that the records are in the sessions court and the time is too short to get them to enable me to consider this case, i think it would be convenient' if this application were presented to the sessions judge.2. after that the petitioners thought that the better course would be to withdraw the petition and accordingly the petition was withdrawn and another petition presented to the sessions judge of coimbatore. when the matter was gone.....
Judgment:

1. Before the Stationary Sub-Magistrate of Palladam there were six accused persons charged with the murder of one Narayana Goundan on the 27th of September last. Of these five accused were committed to the Sessions but the 5th accused was discharged by him. As in the opinion of the prosecution the same evidence which established a prima facie case against the five accused also did so against the 5th accused, an application was made to the District Magistrate to revise the order of the Stationary Sub-Magistrate. When the petition was put in on the 24th January last the District Magistrate dealt with it in the following manner as will appear from his endorsement on the petition:

As I am informed that the records are in the Sessions Court and the time is too short to get them to enable me to consider this case, I think it would be convenient' if this application were presented to the Sessions Judge.

2. After that the petitioners thought that the better course would be to withdraw the petition and accordingly the petition was withdrawn and another petition presented to the Sessions Judge of Coimbatore. When the matter was gone into by him objection was taken by the advocate for the 5th accused that the Sessions Judge was not entitled to hear the petition by reason of Section 435 (4) of the Criminal Procedure Code which states:

If an application under this section has been made either to the Sessions Judge or District Magistrate, no further application shall be entertained by the other of them

and it was argued that as an application had been made to the District Magistrate under Section 435, Criminal Procedure Code, the Sessions Judge had no power to entertain a similar application. The learned Sessions Judge has 'in considering that objection taken the literal meaning of the word 'made.' In his view when the application was presented it was made notwithstanding the fact that the District Magistrate declined to go into the merits of the application and said that the more convenient course would be to re-present the application to the Sessions Judge. We are unable to take the same view as the learned Sessions Judge has taken. We think that particularly when the facts of the case are applied to the consideration of the subsection, the word 'made' means not only 'made' but 'entertained and decided'. We are of the opinion that making an application does; not merely mean presenting a petition to the Magistrate or the Sessions Judge but it must mean something more, i.e., that the application must be heard and determined. In this case the facts-are very strong. It was much more convenient in the opinion, of the District Magistrate for the Sessions Judge to entertain the application; otherwise he would have entertained it himself. We certainly think that it would be a very odd state of affairs if after the Magistrate acted in the way he did no further steps could be taken by the petitioners to revise the order of the Stationary Sub-Magistrate. That, in our opinion, is clearly wrong. We are of the opinion that it was open to the petitioners; to present an application to the Sessions Judge and that it is open to the petitioners to re-present the same application to the District Magistrate. We accordingly make an order that the District Magistrate is to take this application again on his file and dispose of it according to law.


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