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In Re: Dastagir and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in171Ind.Cas.962
AppellantIn Re: Dastagir and ors.
Cases ReferredRongoon High Court Emperor v. Nga Lun Thaung A.I.R.
Excerpt:
.....service - failure of a person to disclose in the application form, either his involvement in a criminal case or pendency of a criminal case against him - effect? - held, the failure of a person to disclose his involvement in a criminal case, at the earliest point of time, when the application form is filled up, is fatal. his subsequent disclosure, whether before acquittal or after acquittal, will not cure the defect. in any case, the subsequent disclosure may not have any effect upon his selection, since his case will then fall under any one of the two explanations under clause (iv) of rule 14(b) and make him ineligible for the current selection or for all future selection depending on whether the acquittal is honourable or otherwise. -- t.n. district police act, 1859. section 10 &..........section 162, criminal procedure code, for a copy of p.w. no. 1's statement to the police. the learned magistrate reduced to grant it. hence this application in revision. it is little difficult to understand the precise reason for the refusal. the magistrate begins by pointing out that the one answer given by the witness in cross-examination does not establish any contradiction, but if he means by that the accused's pleader must either establish an actual instance of contradiction or lay a foundation for the belief that such a contradiction will be found if the police record is referred to, he is asking the accused's pleader to perform an impossible task : tahal saithwar v. emperor : air1931all34 ; public prosecutor, madras v. vedi : air1930mad185 and babar ali sardar v. emperor :.....
Judgment:
ORDER

King, J.

1. The petitioners in this case are charged with murder and the preliminary enquiry into the alleged offence is in progress before the learned Third Presidency Magistrate. Prosecution Witness No. 1 has been examined-in-chief, and one question has been put to him in cross-examination. At that stage petitioners' Pleader applied under Section 162, Criminal Procedure Code, for a copy of P.W. No. 1's statement to the Police. The learned Magistrate reduced to grant it. Hence this application in revision. It is little difficult to understand the precise reason for the refusal. The Magistrate begins by pointing out that the one answer given by the witness in cross-examination does not establish any contradiction, but if he means by that the accused's Pleader must either establish an actual instance of contradiction or lay a foundation for the belief that such a contradiction will be found if the Police record is referred to, he is asking the accused's Pleader to perform an impossible task : Tahal Saithwar v. Emperor : AIR1931All34 ; Public Prosecutor, Madras v. Vedi : AIR1930Mad185 and Babar Ali Sardar v. Emperor : AIR1929Cal182 .

2. From what the Magistrate goes on to say, however, it seems to me that he must also have refused to grant the copy because he did not himself on examining the statement perceive in it anything which contradicted the witness's evidence in Court, though be does not specifically say this. This raises the question whether under Section 162, Criminal Procedure Code, it is the duty of the Court to satisfy itself that a contradiction exists before granting a copy. There are two cases in which this question has considered which have been brought to my attention. One is that reported in Jhari Gope v. Emperor : AIR1929Pat268 There it is clearly laid down that Section 162, Criminal ' Procedure Code, does not require the Court so to satisfy itself and that subject to the provisions of the second proviso regarding any part of the statement the Court must grant the copy and it is for the accused's Counsel to examine it after it is granted to discover whatever contradictions may exist. The other is a Full Bench ruling of the Rongoon High Court Emperor v. Nga Lun Thaung A.I.R. 1935 Rang. 370 : 158 Ind. Cas. 784 : (1935) Cr. Cas. 1088 : 36 Cr.L.J. 1487 : 13 R. 570 : 8 R. Rang. 202 which in a brief paragraph confirms the view that whether the Court itself finds any contradiction or not in the statement, it must nevertheless grant a copy of it. The Magistrate relies upon an unreported judgment of my learned brother Burn, J. in Criminal Revision Case No. 44 of 1936. It was not necessary in that case to decide this point and though, Burn, J. may perhaps have given an indication of this view, he has not definitely said that a Court can refuse to grant a copy if it sees no contradiction itself.

3. Following with respect the Patna and Rangoon decisions referred to above, I hold that the learned Magistrate was wrong in refusing to grant the copy, and subject, to anything which he may find under the second proviso, direct him to grant it and proceed with the enquiry.


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