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In Re: Ramaswami Tevan - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in69Ind.Cas.380
AppellantIn Re: Ramaswami Tevan
Excerpt:
criminal procedure code (act v of 1898), section 437 - re-trial--evidence doubtful. - .....judge finds that first accused was not present at the scene of offense but web at a place 50 or 60 miles away. there is no finding that five persons or more took part in the offence-three were originally put up for trial and were convicted and two were subsequently put up for trial. one was acquitted on the ground that he did not take any part and the appellant was convicted hinder sections 147 and 304, on the findings of the sessions judge it is difficult to support a conviction as it is not shown that five or more persons took part in the offence. it is not shown that the appellant did any act which caused the death of veerappa tevan and he can only be convicted if it is shown that there was an unlawfull assembly of five or more persons whose common object was to commit an offense.....
Judgment:

Kumaraswami Sastri, J.

1. The Sessions Judge finds that first accused was not present at the scene of offense but web at a place 50 or 60 miles away. There is no finding that five persons or more took part in the offence-Three were originally put up for trial and were convicted and two were subsequently put up for trial. One was acquitted on the ground that he did not take any part and the appellant was convicted Hinder Sections 147 and 304, On the findings of the Sessions Judge it is difficult to support a conviction as it is not shown that five or more persons took part in the offence. It is not shown that the appellant did any act which caused the death of Veerappa Tevan and he can only be convicted if it is shown that there was an unlawfull assembly of five or more persons whose common object was to commit an offense under Section 304 and appellant was one of them. The Public Prosecutor says he cannot support the conviction on the findings. He asks for & re-trial but I do not think it necessary as I consider a conviction on the evidence doubtful. I set aside the conviction and sentence and direst him to be set at liberty.


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