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In Re: T.S. Chockalingam Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1946)1MLJ361
AppellantIn Re: T.S. Chockalingam Pillai and ors.
Cases ReferredIngley v. Emperor I.L.R.
Excerpt:
- .....than three years because under rule 81(4) the court can award on an accused a sentence of three years' imprisonment. in considering the punishment awardable under the rule, we will have to take the maximum punishment and if there is a possibility of the accused being awarded three years' imprisonment, then the case will come under the class ' if punishable with imprisonment for three years and upwards but less than seven years ' and the offence is not bailable. the magistrate therefore ?was not justified in treating the case as one in which the accused has been charged with an offence which is bailable. the order of the lower court refusing to pay the expenses of the defence witnesses on the ground that the offence is bailable and that the court is therefore not bound to pay under.....
Judgment:
ORDER

Kuppuswami Ayyar, J.

1. The only point for consideration in this case is whether the11 Magistrate was justified in refusing to pay the expenses for the defence witnesses cited in C.C. No. 400 of 1945 on the file of the Third Presidency Magistrate, Madras. The petitioner has been prosecuted in this case for an offence punishable under Rule 81(4) of the Defence of India Rules, which is punishable with imprisonment for a period of three years or fine. The Magistrate has held that this is a bailable offence and that the accused should pay the expenses of the defence witnesses and that the Court will not pay the same. He cites a decision of the Nagpur High Court under the Defence of India Rules in Ingley v. Emperor I.L.R. (1944) Nag. 813 for the position that offences punishable under the Defence of India Rules are bailable and states that as this is a bailable offence the accused himself should pay the expenses for the witnesses under Rule 366 of the Criminal Rules of Practice. That rule specifically provides for the payment of expenses of witnesses by Government in cases shown in the second schedule of the Code of Criminal Procedure as not bailable. The question therefore for consideration is whether a case in which an accused is prosecuted for an offence punishable under Rule 81(4) of the Defence of India Rules is non-bailable as per the second schedule of the Code of Criminal Procedure. The Nagpur High Court has not dealt with the question whether an offence punishable under Rule 81(4) of the Defence of India Rules is bailable or not as per the provisions in the second schedule of the Code of Criminal Procedure. All that is observed by the learned Judge there is that as there is no notification that the offences are not bailable, they must be considered to be bailable and he has not considered with reference to the second schedule of the Code of Criminal Procedure whether such offences are bailable under that schedule or not. The last item in schedule II deals with offences against other laws, that is to say, other than those punishable under the Indian Penal Code and it is stated with regard to such offences that if the offence is punishable with death, transportation or imprisonment for seven years or upwards it is not bailable, that if punishable with imprisonment for three years and upwards, but less than seven, it is not bailable, except in cases under the Indian Arms Act, 1878, Section 19 which shall be bailable, that if punishable with imprisonment for one year and upwards, but less than three years it is bailable and that if it is punishable with imprisonment for less than one year or with fine only, then also it is bailable. It cannot be said that this is a case in which the offence is punishable with imprisonment for one year and upwards but less than three years because under Rule 81(4) the Court can award on an accused a sentence of three years' imprisonment. In considering the punishment awardable under the rule, we will have to take the maximum punishment and if there is a possibility of the accused being awarded three years' imprisonment, then the case will come under the class ' if punishable with imprisonment for three years and upwards but less than seven years ' and the offence is not bailable. The Magistrate therefore ?was not justified in treating the case as one in which the accused has been charged with an offence which is bailable. The order of the lower Court refusing to pay the expenses of the defence witnesses on the ground that the offence is bailable and that the Court is therefore not bound to pay under Rule 366 of the Criminal Rules of Practice is set aside.


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