Skip to content


In Re: Damarla Krishnarao and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai High Court
Decided On
Case NumberCr. Revn. Case Nos. 1086 and 1157 of 1950
Judge
Reported inAIR1951Mad852; (1951)1MLJ693
ActsCode of Criminal Procedure (CrPC) - 1898 - Sections 367 and 537
AppellantIn Re: Damarla Krishnarao and anr.
Appellant AdvocateK. Kanniah, Adv.
Respondent AdvocatePublic Prosecutor
DispositionConviction set aside
Excerpt:
- - it was not only like putting the cart before the horse but a fragment of a cart before horse. like this, which shake the confidence of the public in all bench cts......the judgment of the other two.2. as argued by learned counsel for the petnr. & agreed to by the learned public prosecutor, the president & the other member acted illegally (& not merely irregularly) in convicting & sentencing the petnrs. without even consulting the third member yelliah & without writing a judgment. a sentence follows a conviction, which is embodied in a judgment. here the judgment followed five days after the sentence, & the sentence was by two members of the bench without even consulting the third. it was not only like putting the cart before the horse but a fragment of a cart before horse. it is such illegalities, by a ct. like this, which shake the confidence of the public in all bench cts. these should stop at once. the phrase 'judgment will follow' in h. c......
Judgment:
ORDER

Panchapakesha Ayyar, J.

1. This is an extraordinary case The two petnrs., grandfather & grandson, were tried for offences Under Sections 323 & 504, I. P. C. by a Bench of Honorary Mags. at Bapatla. They were convicted & sentenced on 19-4-1950 by two out of the Bench of three, to pay a fine of Rs. 25 each, or, in default, to undergo R. I. for two weeks each, without writing a judgment. The judgment was subsequently written, on 24-4-1950, by the President & Member who pronounced the sentence on 19-4-1950, & sent to the third member, Yelliah, on 24-4-1950, for his opinion. He dissented from the judgment of the other two.

2. As argued by learned counsel for the petnr. & agreed to by the learned Public Prosecutor, the President & the other member acted illegally (& not merely irregularly) in convicting & sentencing the petnrs. without even consulting the third member Yelliah & without writing a judgment. A sentence follows a conviction, which is embodied in a judgment. Here the Judgment followed five days after the sentence, & the sentence was by two members of the Bench without even consulting the third. It was not only like putting the cart before the horse but a fragment of a cart before horse. It is such illegalities, by a Ct. like this, which shake the confidence of the public in all Bench Cts. These should stop at once. The phrase 'Judgment will follow' in H. C. orders communicating the modified sentence in appeal etc. does not mean that judgments will be written leisurely thereafter but that judgments already written or dictated & delivered will be fair-copied & sent in due course.

3. The convictions & sentences of both thepetnrs. are set aside 'as illegal' (as they are notmerely irregular & curable Under Section 537 Cr. P. C.), & thepetnrs. are acquitted, & the fines, if paid, directedto be refunded to them. The learned Public Prosecutor agrees with me that there is no need fora retrial in this petty case.


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