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Roja Kamalam Vs. the State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai High Court
Decided On
Case NumberCriminal Revn. Case No. 1286 of 1969, (Case Refd. No. 13 of 1969)
Judge
Reported inAIR1971Mad41; 1971CriLJ61
ActsIndian Penal Code (IPC), 1860 - Sections 380; Code of Criminal Procedure (CrPC) , 1898 - Sections 423(1)
AppellantRoja Kamalam
RespondentThe State
Excerpt:
- .....ulundurpet in c. c. no. 1571 of 1969 on his file. the age of this accused was taken as 21 by the learned magistrate. there was an appeal to the sub-divisional magistrate, ulundurpet in c. a. 45 of 1969, and before him the appellant-accused produced a medical certificate to show that here age was about 20. while disposing of this appeal, the learned sub-divisional magistrate confirmed the conviction and remanded the case to the sub-magistrate, observing that the matter should be dealt with under the provisions of the probation of offenders act, if the age was found to be 20.2. there can be no remand of a case for the purpose of passing a proper sentence. under section 423(1)(b) of the criminal procedure code, the appellate courts has power to reverse the finding and sentence and either.....
Judgment:
ORDER

1. One Roja Kamalam was convicted and sentenced to suffer rigorous imprisonment for three months for an offence under Section 380, I.P.C. by the Sub-Magistrate, Ulundurpet in C. C. No. 1571 of 1969 on his file. The age of this accused was taken as 21 by the learned Magistrate. There was an appeal to the Sub-Divisional Magistrate, Ulundurpet in C. A. 45 of 1969, and before him the appellant-accused produced a medical certificate to show that here age was about 20. While disposing of this appeal, the learned Sub-Divisional Magistrate confirmed the conviction and remanded the case to the Sub-Magistrate, observing that the matter should be dealt with under the provisions of the Probation of Offenders Act, if the age was found to be 20.

2. There can be no remand of a case for the purpose of passing a proper sentence. Under Section 423(1)(b) of the Criminal Procedure Code, the appellate courts has power to reverse the finding and sentence and either acquit or discharge the accused or order him to be retried by a court of competent jurisdiction. The conviction and sentence should be set aside before ordering a retrial. The procedure followed by the learned Sub-Divisional Magistrate is not correct. The order passed by him is set aside. He shall restore the appeal to his file and dispose of the matter according to law. the reference is accepted. The criminal case is allowed.

3. Revision allowed.


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