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Advocate General of Madras Vs. Amanullakhan, Advocate, Salem 1 - Court Judgment

LegalCrystal Citation
SubjectContempt of Court
CourtChennai High Court
Decided On
Case NumberContempt Appln. No. 1 of 1966
Judge
Reported inAIR1967Mad162; 1967CriLJ551
ActsContempt of Courts Act, 1952 - Sections 3 and 3(2); Constitution of India - Article 215
AppellantAdvocate General of Madras
RespondentAmanullakhan, Advocate, Salem 1
Cases ReferredHomi Rustomji v. Sub
Excerpt:
.....the two affidavits of the respondent and his colleague, and it is stressed that this court cannot, by means, now hold that the precise expressions complained of were used, or even words to that effect. in the present case, we agree with the learned government pleader that, if the words complained of had been used, this will amount to an actual contempt of court, punishable under act 32 of 1952. (6) but, on a careful perusal of the record, we are also satisfied that we cannot act on the conclusion that these precise words had been uttered by the respondent. even if the judicial officer were to later attempt to recollect in cold blood, what precisely were the words uttered by counsel, this would be a matter of considerable difficulty......of court, and not mere interruption of court and insult to the officer, which would be a separate offence punishable under s. 228 i.p.c. the affidavits of the respondent and the member of the bar who was then present, contain a flat denial of these allegations. according to those affidavits, the respondent no doubt kept the container(tin) on the table of the magisterial clerk, because the respondent wanted the container to be weighed, for purpose of argument. this the respondent did, after vehemently protesting against the illegal procedure of the magistrate in permitting the investigating officer to make a suggestion, and, to participate in the trial. we have no doubt whatever, that, at this stage, the respondent must have got heated, and that an incident immediately followed, of the.....
Judgment:

M. Anantanarayanan, Offg. C.J.

(1) The respondent in these proceedings is Sri Amanullakhan, a member of the Salem Bar, and the proceedings have been initiated by the learned Advocate General under S. 3 of the Contempt of Courts Act, 32 of 1952 and Art. 215 of the Constitution of India. We may here briefly state that the proceedings have been thus initiated upon a report by Sri K.P. Madhavacharya, Additional First Class Magistrate I, Salem, whose affidavit is on the record. Equally, there are two affidavits on record, on behalf of the respondent, the first being that of the respondent himself, and the second that of a member of the Salem Bar, Sri P.S. Mari Chetty, who claims to have been present on the occasion of the incident which led to the contempt proceedings.

(2) A very brief conspectus of the facts, as set forth in the affidavit the Magistrate, will be sufficient. The Magistrate states that, on 28th June 1965, after he pronounced judgments in three cases convicting the concerned accused under S. 4(1)(a) and (b) of the Madras Prohibition Act, he took up C.C. 2896 of 1965 for trial, in which the accused was one Kaliammal charged under S. 4(1)(a) of the Madras Prohibition Act, and defended by the respondent(Sri Amanullakhan). The affidavits on record make it controversy was the actual capacity or volume of the particular container(M.O.1) which was alleged to have contained illicit liquor; apparently, this was a point of some significance, as impinging on the credibility of the evidence for the prosecution. It is however clear that the Sub-Inspector of police, the investigating officer, who was in Court, was permitted to make a suggestion to Court about the capacity of this receptacle, based on the measure (4 kg) printed on the outside. The respondent seems to have strongly objected to this, because the Magistrate was inclined to act on the suggestion of the Sub-Inspector, by permitting reexamination of the witness, and the point of the respondent was that it was illegal thus to permit an officer, who had conducted the investigation, to take part in the trial. As far as we can gather from the record, the point of objection urged by the respondent had much plausibility and force behind it, and we are satisfied that the respondent was bona fide concerned for the consequences of a procedure, with regard to his client, which seemed to him, to be illegal.

(3) However that might be, the further version of the Magistrate is that, at this juncture, the respondent (Sri Amanullakhan) burst forth into a violent demonstration in Court, and also flung the container (Dalda tin) on the table of the Magisterial clerk, and generally conducted himself in such an undignified and disorderly manner, as to interrupt the proceedings. The respondent is then supposed to have uttered some words, which the Magistrate has quoted and set forth in page 3 of his affidavit. The following sentences have to be particularly stressed as, indisputably, they may amount to insult of Court or contempt of Court, if they had been the precise words used by the respondent.

They are:

'We know that what is taking place and we know how to deal with your Honour.................... Hereafter we know how to deal with you. We cannot tolerate the attitude of this Court in supporting the prosecution like this'.

The learned Government Pleader contended that if these words were the actual words used by the respondent, they go beyond mere insult, since the words are levelled as accusations against the administration of justice in the Court, and are likely, by their effect, to bring that administration into disrepute. According to the learned Government Pleader, this certainly constitutes contempt of Court, and not mere interruption of Court and insult to the officer, which would be a separate offence punishable under S. 228 I.P.C. The affidavits of the respondent and the member of the Bar who was then present, contain a flat denial of these allegations. According to those affidavits, the respondent no doubt kept the container(tin) on the table of the Magisterial clerk, because the respondent wanted the container to be weighed, for purpose of argument. This the respondent did, after vehemently protesting against the illegal procedure of the Magistrate in permitting the investigating officer to make a suggestion, and, to participate in the trial. We have no doubt whatever, that, at this stage, the respondent must have got heated, and that an incident immediately followed, of the character of what is described in ordinary parlance as a 'breeze' between the Court and the advocate. But, according to the counter affidavits, the respondent did not utter the words that we have earlier set forth verbatim as appearing in the affidavit of the Magistrate. On the contrary, he merely stated, no doubt in an emphatic way, that the Magistrate ought to be fair to the defence, and ought to give the defence every opportunity to prove the innocence of the accused.

(4) Sri Kumaramangalam for the respondent and put forward two main arguments, each of which may be separately and briefly discussed. The first argument is that even assuming that the words were uttered precisely as alleged by the Magistrate, that is, that these are ipsissima verba of the respondent correctly set forth, nevertheless, proceedings under the Contempt of Courts Act would be not merely misconceived, but barred, by the operation of S. 3, sub-clause (2) of that Act. S. 3(2) states, categorically, that-

'No High Court shall take cognisance of a contempt alleged to have been committed in respect of a Court subordinate to it, where such contempt is an offence punishable under the Indian Penal Code'.

Sri Kumaramangalam argues that, on the averments, the respondent could only be held to have committed the offence punishable under S. 228, I.P.C. That being the case, the learned Magistrate could have acted only under the relevant sections of the Criminal Procedure Code, in respect of such an offence committed before him, which are Ss. 480, 481 and 482, Cri. P.C. read along with S. 476, Cri. P.C. In other words, if the Magistrate was exercising the discretion to instantly punish the person committing the offence under Ss. 480, 481, Cri. P. C., the alleged offending words would have been embodied in a proceeding on the spot. If the respondent had actually uttered them, he could hardly have denied them at that stage, and he would have no option left but to throw himself on the mercy of Court. But even if on the contrary, the Court thought that it should make a report or complaint, that should be done very expeditiously thereafter under S. 482, Cri. P.C. The jurisdiction of the Courts under the Contempt of Courts Act being thus barred, there is no further room for action against the respondent, according to Sri Kumaramangalam. He relies upon a very similar case, reported in State of M.P. v. Revashankar : 1959CriLJ251 where their Lordships have enunciated the principle of the bar under S. 3(2) of the Contempt of Courts Act, where that was really committed was an offence punishable under the Indian Penal Code.

(4-A) The other part of the argument of learned counsel is that the facts have to be strictly proved, and that the affidavit of the Magistrate cannot, in any event, be conclusive evidence of the words said to have been uttered by the respondent: here, it is stressed that the affidavit or report, whichever it may be termed, was admittedly drawn up two days after the incident had occurred. Further, the Magistrate himself explicitely states-

'I have mentioned what I am able to remember among the many other violent expressions made by him'.

As against this evidence, we have the evidence of the two affidavits of the respondent and his colleague, and it is stressed that this Court cannot, by means, now hold that the precise expressions complained of were used, or even words to that effect.

(5) As regards the first argument, we do not think it is substantial, if the words quoted by the Magistrate were the precise words used by the respondent. As their Lordships observed in : 1959CriLJ251 , The essential ingredients of the offence punishable under S. 228 I.P.C. are (1) intention, (2) insult or interruption to a public servant and (3) the fact that the servant concerned was then sitting in any stage of a judicial proceeding. If the averments go beyond, and scandalise the Court itself and further impair the administration of justice(paragraph 9 of the decision) they amount to contempt of Court and not merely to the offence punishable under S. 228, I.P.C. In the present case, we agree with the learned Government Pleader that, if the words complained of had been used, this will amount to an actual contempt of Court, punishable under Act 32 of 1952.

(6) But, on a careful perusal of the record, we are also satisfied that we cannot act on the conclusion that these precise words had been uttered by the respondent. It must be borne in mind that there was a prior back ground to this particular incident, and that what seemed to the respondent to be a patent illegality, though we are not judging upon the merits of this matter, had occurred just prior to the actual incident. No doubt tempers were frayed on both sides, and it is very possible that some heated exchange of observations occurred between the Court and the counsel. Even if the judicial officer were to later attempt to recollect in cold blood, what precisely were the words uttered by counsel, this would be a matter of considerable difficulty. That is all the more the case, when the officer was not making a record immediately, but making a record nearly two days after the incident. Further there is this residue of agreement between the affidavits of both parties before us, that counsel did voice a protest against what he considered to be the lack of objectivity in the Court, with regard to the case of the defence. That could have been expressed in a way that may not at all amount to contempt of Court. If it had been expressed in the precise terms of the remarks quoted by the Magistrate, it would be very gravely objectionable. But, in the face of the specific denials in the two affidavits, and, considering the entire circumstances, we are inclined to give the benefit of the doubt to the respondent about the expression said to have been used. Where there is no proof satisfactory to our mind, that these expressions were used, we cannot hold the respondent guilty of contempt of Court or even of intentional insult of the presiding officer. Upon this conclusion, we are of the view that the further proceedings should be dropped; and the notice issued to the respondent is hence discharged.

(7) The decision held cited by the learned Government Pleader in Homi Rustomji v. Sub-Inspector Baig, AIR 1944 Lah 196 may be incidentally noted here, as that is also a case where, in the face of conflicting versions, the High Court pointed out that contempt proceedings of a summary nature, were hardly the kind of proceedings that would be appropriate for the decision of difficult questions of fact in controversy between the parties.

(8) Finally, before taking leave of the case, we desire to add this brief observations that Courts must see to it that confidence in their objectivity is secured and maintained because it is essential that justice should not merely be done, but should appear to be done, and that, as a matter to be equally stressed by us, legal practitioners are not merely agents of parties pleading a particular case, but are officers of Court, expected to assist in the administration of justice, and to sustain unimpaired dignity of Courts, by all means in their power.

(9) Application dismissed.


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