Skip to content


Thirunavukkarasu and ors. Vs. the State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai High Court
Decided On
Case NumberCriminal Revision Case No. 944 of 1958 and Criminal Revision Petn. No. 904 of 1958
Judge
Reported inAIR1959Mad339; 1959CriLJ998; (1959)2MLJ596
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 107, 110, 112, 117(3), 118, 250, 342 and 403; Constitution of India - Article 20; Evidence Act - Sections 54 and 157
AppellantThirunavukkarasu and ors.
RespondentThe State
Appellant AdvocateK. Narayanaswamy Mudaliar, Adv.
Respondent AdvocateV.V. Radhakrishna, Adv. for Public Prosecutor
DispositionRevision dismissed
Cases ReferredGhafur Khan v. Saratullah
Excerpt:
.....against is imprisoned for failure to give security, his subsequent trial for the acts on which the security proceedings were based is not barred under section 403 ot the code of article 20 of the constitution of india. similarly cases of acquittal may be taken into consideration under section 110 because where evidence is taken as to reputation, the court cannot and should not exclude the reasons which induced the members of the community to form a bad opinion of the accused and if their opinion is based wholly or partly on the belief that he had committed a crime which has not been brought home to him, the court cannot rule out as inadmissible all evidence on which the belief of the witness is based. if the magistrate is satisfied that an emergency exists and urgent orders are..........in m.c. no. 2 of 1938, under section 117(3) of the code of criminal procedure.2. in this case security proceedings under section 107 of the code of criminal procedure have been taken against 22 persons on a report of the circle inspector of police, kurinjipadi. the order in writing made under section 112 sets out the substance of the information received, the amount of the bond to be executed, the term for which it is to be in force and the sureties required. the learned magistrate has then proceeded under section 117(3) and has taken interim bonds. the present revision is preferred against that order directing the execution of interim bonds. the grounds on which this revision is preferred are twofold viz., that there was no necessity to take interim bonds; and secondly, part of the.....
Judgment:
ORDER

Ramaswami, J.

1. This revision is sought to be filed against the order made by the Ex-offcio First Class Magistrate, Chidambaram, in M.C. No. 2 of 1938, under Section 117(3) of the Code of Criminal Procedure.

2. In this case security proceedings under Section 107 of the Code of Criminal Procedure have been taken against 22 persons on a report of the Circle Inspector of police, Kurinjipadi. The order in writing made under Section 112 sets out the substance of the information received, the amount of the bond to be executed, the term for which it is to be in force and the sureties required. The learned Magistrate has then proceeded under Section 117(3) and has taken interim bonds. The present revision is preferred against that order directing the execution of interim bonds. The grounds on which this revision is preferred are twofold viz., that there was no necessity to take interim bonds; and secondly, part of the information itemised against the counter petitioners as constituting the basis for asking them to show cause consists of criminal cases in which they were acquitted.

3. Chapter VIII of the Code of Criminal Procedure dealing with prevention of offences and of security for keeping the peace and for good behaviour, is not intended to punish persons for every repetition but to guard society from them byplacing them under such substantial but not excessive security as to prevent them from resorting toevil course. The Chapter is preventive & not punitive: Mahabir Gope v. Samrathi Singh, : AIR1940Pat252 ; Sukhlal Karnanj v. Emperor : AIR1938Cal583 ; Baburam v. Emperor, A.I.R. 1932 Lah 101; Shadilal v. Emperor, A.I.R. 1931 Lah. 191;In re Maruthapali Goundar : AIR1937Mad356 ; Daoballam Singh v. Gorakhnath Singh, : AIR1947Pat235 ; Inder Singh v. Harban Singh (S)A.I.R. 1935 Punj. 139.

4. In other words, section 107 is not intendedfor the punishment of past offences but for theprevention of acts that may amount or may lead toa breach of ihe peace hereafter. In re RangaswamiNayudu, A.I.R. 1943 Mad. 394: (1943) Cri LJ. 758;In re Shivram Parashram 1 Cri LJ 755; BanarasiRaut v. Emperor, (1938) Cri LJ 952: : AIR1938Pat432 .

5. The institution of proceedings under Section 107 is not an accusation of an offence -- the itemised particulars given in Section 112 notice is not a catalogue of charges but information which according to the prosecution leads to the inference that the C.P. is a person likely to commit a breach of the peace or disturb public tranquillity or do a wrongful act etc., and against which the C.P. is asked to show cause and therefore if for instance the information proves to be false, the Court has no power to act under Section 250 Cri P.C. Nor does the principle of autrefois acquit or autrefois convict (Section 403 Cr. P. C.) apply to such proceedings.

Hence, where the person proceeded against is imprisoned for failure to give security, his subsequent trial for the acts on which the security proceedings were based is not barred under Section 403 ot the Code of Article 20 of the Constitution of India. Mathai Manjuram v. State A.I.R. 1952 Trav Co. 556. The person provided is the person and not an accused and even before the amendment under Section 342 Cr. P.C. was competent to give evidence on his behalf.

Information under the section is not a complaint. The order binding, over the person under, the security proceedings is not a conviction. Several provisions of the Cri. Procedure Code are inapplicable to a person proceeded against under SJ 107 as distinct from an accused under the Cr. P. C. Kartick Chandra v. Panna Lal, : AIR1958Cal140 .

6. Section 107 is applicable notwithstanding that the acts alleged as giving rise to an apprehension of breach of the peace on the part of a person, constituting themselves specific offences for which he may he punished. It is also not illegal for a Magistrate in a proceeding under Section 107 to a clinic evidence on a specific charge or offence which is the subject of a separate current (criminal?) trial, as the scope of the proceedings is entirely different, one being concerned with offences committed in the past and the other being concerned with the likelihood nf the breach of the peace in the future; Khetrabasi Sahu v. Emperor, AIR 1913 Pat 183: (1913) Cri LJ 246; AIR 1943 Mad 894: (1943) Cri LJ 756.

7. Any evidence which would be relevant to the information under enquiry would be admissible. The existence of a number of previous convictions or acquittals in a number of previous cases will not be substantive evidence in proceedings under Section 107 as in the case of proceedings I under Section 110. The existence of previous convictions for offences such as theft is a matter which may and should be taken into consideration as indicating the character and disposition of the counter-petitioner in proceedings under Section 110(Section 54, Explanation 2, of the Evidence Act), though the existence of such a conviction is not by itself sufficient for an order for security.

Weight and due regard must be given to the period that has elapsed, subsequent to the last conviction in order to see whether during that period he has shown a disposition to conduct himself properly OT whether there are indications that he has continued the previous course though he may not have actually brought himself within the clutches of law.

Similarly cases of acquittal may be taken into consideration under Section 110 because where evidence is taken as to reputation, the Court cannot and should not exclude the reasons which induced the members of the community to form a bad opinion of the accused and if their opinion is based wholly or partly on the belief that he had committed a crime which has not been brought home to him, the Court cannot rule out as inadmissible all evidence on which the belief of the witness is based. Hence instances of specific crimes are admissible evidence although they are not supported by evidence of such amount and value as would secure a conviction for a substantive offence. It has been held that evidence relating to the incident which formed the subject-matter of the previous trial cannot be excluded; the tact of acquittal although it may diminish and destroy value of the evidence, has not the effect of rendering such evidence inadmissible. Evidence of repute no doubt cannot be let in proceedings under Section 107 as in the case of proceedings under Section 110. But even in the case of proceedings under Section 107 reports or complaints by the several prosecution witnesses on various dates regarding the past conduct of the accused and his disposition to use violence, though not substantive evidence of the matters mentioned in them, are admissible under Section 157 of the Evidence Act to corroborate what the witnesses testify in Court that the person sought to be bound over is likely to commit a breach of the peace or disturb the public tranquillity or do a harmful act that may probably occasion a breach of the peace or disturb the public tranquillity. : AIR1918Pat183 ; AIR 1943 Mad 394: (1943) Cri LJ 756.

8. In taking interim bond under Section. 117(3) the Magistrate who is the head of the Taluk, Division or District and is responsible for the maintenance of law and order there, is vested with a wide discretion. An order under Section 117 (3) being in the nature of an interim order must be of a kind which could ho made in a permanent order in the proceedings. It is not a mere routine order to be appended to an order under Section 112 and is not meant merely to anticipate the final order that may be made under Section 118. It is designed to meet an emergency. The Magistrate must direct his consideration particularly to the question of emergency and the necessity of immediate measures as a separate case. But this does not mean that he should conduct an enquiry within an enquiry, take evidence of witness on oath and their cross-examination in the usual manner.

If the Magistrate is satisfied that an emergency exists and urgent orders are necessary, he can act upon the application of the Police Officer or upon the sworn testimony of a Police Prosecutor given in the witness-box or in the form of affidavits. An order under Sub-section (3) of Section 117 passed after considering the question of emergency as a separate question is not bad merely because the Magistrate has based it on the same information which was the basis of his order under Section 112. Pir Shah v. Emperor, (1926) Cri LJ 1030: AIR 1926 Sind S76, Bachal v. Emperor, AIR 1942 Sind 77; Emperor v. Ghulam Muhammad, AIR 1943 Sind 122; Emperor v. Nabibux, AIR 1942 Sind 86; Emperor v. Md, Rahim, AIR 1943 Sind 173; In re Venkatasubba Reddy : AIR1955AP96 ; Jaswant Singh v. Ranchod Nanda, AIR 1954 Madli. B 192; Surat Singh v. Jagat Singh, AIR 1955 N. U. C. 1614; Hurmat V. The State, : AIR1953Pat132 ; fiatilal Jasraj v. State, : AIR1956Bom385 ; Jagdish Prasad Verma v. State : AIR1957Pat106 ; Ghafur Khan v. Saratullah, : AIR1958Cal140 .

9. An order passed under Chapter VIII of the Code is no doubt revisable by the High Court. The High Court, however, is not a Court of appeal and will not ordinarily interfere on the merits provided the lower Court shows in its judgment that, it has really and nominally considered the evidence on record and has approached the case in a fairway having regard to the interests of the prosecution as well as the defence.

10. Bearing these principles in mind, if we examine the facts of this case, there cannot be the slightest doubt that the detailed order of the learned Magistrate based upon relevant and admissible materials and showing that he has approached the matter from the point of view of emergency is irreproachable.

11. This Revision is dismissed.

12. Revision Dismissed.


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