Skip to content


In Re: Kambala Narayana - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in50Ind.Cas.832
AppellantIn Re: Kambala Narayana
Excerpt:
criminal procedure code (act v of 1898), section 269(3), 307, 309 - joint trial for offences triable by jury and with aid of assessors--court disagreeing with jury--reference to high court without securing opinion of assessors in case triable with aid of assessors--procedure. - .....has followed the directions contained in section 309 of the criminal procedure code which require him to give judgment after recording the opinion of the assessors, to convict if be finds the accused guilty and to pass sentence according to law.2. the circumstances that in this case the accused is charged in the same trial with another offence triable by jury section 269, clause (3), of the code of criminal procedure, that the judge disagrees with the verdict of the jury on that charge and desires to make a reference under section 307 of the criminal procedure code, do not, in our opinion, absolve the sessions judge from complying with the requirements of section 309, as regards the offence tried by him with assessors.2. the reference is, therefore, premature and we shall send back.....
Judgment:

1. It does not appear that the Sessions Judge has followed the directions contained in Section 309 of the Criminal Procedure Code which require him to give judgment after recording the opinion of the assessors, to convict if be finds the accused guilty and to pass sentence according to law.

2. The circumstances that in this case the accused is charged in the same trial with another offence triable by Jury Section 269, Clause (3), of the Code of Criminal Procedure, that the Judge disagrees with the verdict of the Jury on that charge and desires to make a reference under Section 307 of the Criminal Procedure Code, do not, in our opinion, absolve the Sessions Judge from complying with the requirements of Section 309, as regards the offence tried by him with assessors.

2. The reference is, therefore, premature and we shall send back the case to the learned Sessions Judge to rectify the irregularity and then act according to law.


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