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Tulsi Telini Vs. King-emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Reported inAIR1924Cal64
AppellantTulsi Telini
RespondentKing-emperor
Cases ReferredPunjab Chief Court of Dewan Chand v. King
Excerpt:
- .....the rule, and the petitioner proposes to apply in the judicial committee of the privy council for leave to appeal to his majesty in council on the ground that substantial and grave injustice has been done to her : and, it has been stated in the petition that the petitioner has already sent instructions to a firm of solicitors in london to file a petition of appeal to his majesty in council forthwith.5. the petitioner has now applied to this court to grant her bail until that petition is disposed of, and the learned counsel has argued that this court has jurisdiction to grant bail, and that having regard to the facts of the case bail ought to be granted in the discretion of the court.6. on the other hand, the learned advocate-general, on behalf of the crown, argued that this court, under.....
Judgment:

Sanderson, C.J.

1. This is an application by the petitioner, one Tulsi Telini, praying that this Court, under Section 498 of the Criminal Procedure Code, will stay execution of the sentence of imprisonment passed against her, until the petition, which she alleges she is about to present to His Majesty in Council, is disposed of. The application is really that the petitioner-may be admitted to bail pending the application to the Privy Council.

2. It appears that the petitioner was charged, under Section 380 of the Indian Penal Code, in the Court of the Fourth Presidency Magistrate of Calcutta. The Magistrate came to the conclusion that he could not convict her on the charge of theft or of receiving stolen property. He then proceeded to say - 'But at the same time I have good reasons to suspect that the money and the ornaments, especially the ornaments, were stolen property. And as the accused has not given a satisfactory explanation of her possession of the same, I find her guilty under Section 54-A of the Calcutta Police Act of being in possession of property reasonably suspected to be stolen' : and he sentenced her to three months' imprisonment.

3. The petitioner obtained a Rule from this Court which was heard by my learned brothers. Mr. Justice Newbould and Mr. Justice Suhrawardy.

4. The first ground upon which the Rule was granted was that the conviction under Section 54-A of the Calcutta Police Act was illegal, having regard to the fact that the only charge framed against the petitioner was one under Section 380 of the Indian Penal Code, and the other ground was with1 regard to the legality of the conviction upon the facts of the case. The learned Judges discharged the Rule, and the petitioner proposes to apply in the Judicial Committee of the Privy Council for leave to appeal to His Majesty in Council on the ground that substantial and grave injustice has been done to her : and, it has been stated in the petition that the petitioner has already sent instructions to a firm of Solicitors in London to file a petition of appeal to His Majesty in Council forthwith.

5. The petitioner has now applied to this Court to grant her bail until that petition is disposed of, and the learned Counsel has argued that this Court has jurisdiction to grant bail, and that having regard to the facts of the case bail ought to be granted in the discretion of the Court.

6. On the other hand, the learned Advocate-General, on behalf of the Crown, argued that this Court, under the circumstances of this case, has no jurisdiction, but he stated that if the Court had jurisdiction to grant bail the Crown would not oppose bail being granted, having regard to the fact that he considered the point, which was involved, an important one.

7. The first point, therefore, to be considered is whether this Court has jurisdiction.

8. The learned Counsel for the petitioner has based his argument upon Section 498 of the Code of Criminal Procedure which runs as follows : 'The amount of every bond executed under this Chapter shall be fixed with due regard to the circumstances of the case, and shall not be excessive: and the High Court or Court of Session may, in any case, whether there be an appeal on conviction or not, direct that any person be admitted to bail, or that the bail required by a police officer or Magistrate be reduced' : and, he called in aid of his argument the case of Queen Empress v. Subrahmania Ayyar (1900) 24 Mad. 161. In my judgment that case is no authority for the learned Counsel's argument. That was a case whether the petitioners had been tried at the Criminal Sessions in the Madras High Court and found guilty on certain counts in the indictment. A certificate had then been granted by the Advocate-General under Clause 26 of the Letters Patent for the Madras High Court. Thereupon the High Court reviewed the case, and determined that the conviction, in respect of certain of the counts, ought not to be upheld, but the majority of the Judges of the High Court upheld the conviction on one of the counts, and imposed a sentence of imprisonment and fine. The petitioner then obtained special leave from Her Majesty in Council to appeal against the sentence; and having obtained leave to appeal, the petitioner applied for bail to the Judicial Committee, and the Judicial Committee expressed an opinion that the matter should be decided by the Madras High Court Thereupon, the petitioner applied to the Madras High Court for bail; the learned Advocate, who appeared for the petitioner, relied upon Section 498 of the Criminal Procedure Code, and the Crown Prosecutor in opposing the application argued that Section 498 could not be construed without regard to the other sections of the Code, the principle underlying which was that only the Court to which an appeal was preferred could admit to bail. The judgment of the High Court was short. They dealt with the question of jurisdiction in one sentence, viz., 'In our judgment this Court has jurisdiction to make an order in this case, releasing the accused on bail, pending the decision of the Privy Council.' They then proceeded to discuss the question whether the petitioner ought to be admitted to bail. It seems to me that that case is no authority in favour of the petitioner in this case for two reasons. In the first place, the learned Judges of the Madras High Court did not state in their judgment whether it was by reason of the provisions of the Criminal Procedure Code or by reason of the provisions of the Letters Patent that they had jurisdiction. It may be, as was pointed out in the case of Dewan Chand v. King-Emperor (1908) 15 P.R. 1908 Cr., that the decision may have been based upon the Charter.

9. Secondly, it is material to note that in a case, such as that with which the Madras High Court was concerned, this Court would have power to grant leave to appeal to the Privy Council if it thought that the case was a fit one for such appeal. I refer to Clause 41 of the Letters Patent of this Court which provides. 'We do further ordain, that from any judgment, order, or sentence of the said High Court of Judicature at Fort William in Bengal made in the exercise of original criminal jurisdiction, or in any criminal case, whether any point or points of law have been reserved for the opinion of the said High Court in manner hereinbefore provided, by any Court which has exercised original jurisdiction, it shall be lawful for the person aggrieved by such judgment, order, or sentence to appeal to Us, Our heirs or successors, in Council: provided the said High Court shall declare that the case is a fit one for such appeal, and under such conditions as the said High Court may establish or require, subject always to such rules and orders as We may, with the advice of Our Privy Council, hereafter make in that behalf.' In such a case it may be that this Court has jurisdiction to grant bail, especially when the High Court has declared the case to be a fit one for appeal, or when the Privy Council has granted special leave, as in the Madras case. Nothing I say to-day must betaken as throwing any doubt upon the jurisdiction of this Court to grant bail in a case which comes within Clause 41 of the Letters Patent. But the present case; does not come within Clause 41 of the Letters Patent. The petitioner in this case has no right to appeal to the Privy Council. In this case, this Court has no power to give leave to appeal to the Privy Council, and therein this case differs entirely from the case which the Madras High Court was considering in Queen-Empress v. Subrahmania Ayyar (1900) 24 Mad. 161. Consequently, in this case the petitioner must rely upon Section 498 of the Criminal Procedure Code and upon that section only, and the question is whether this Court, under the circumstances of this case, has jurisdiction to grant bail.

10. In my judgment it has not. On the true construction of the provisions of Section 498 it seems to me that this Court having dealt with the application of the petitioner by way of revision, i.e., having granted a Rule and having heard the Rule and discharged it, this Court is functus officio, and it has no jurisdiction, under the provisions of Section 493, to grant bail in order that a petition for leave to appeal may be made to His Majesty in Council or until the petition for leave to appeal to His Majesty in Council is disposed of.

11. The result is that, in my judgment, this petition must be refused on the ground that this Court has no jurisdiction to. deal with it.

12. I express no opinion upon the facts of the case, nor do I express any opinion upon the questions of law which were argued on the hearing of the Rule.

13. The learned Counsel for the petitioner invited this Court to express an opinion upon the merits of the application, in order that our opinion might be placed before the Governor-General in Council or the Local Government. In my Judgment, we ought not to express any opinion in that respect. By Section 401(1) of the Criminal Procedure Code it is provided that 'when any person has been sentenced to punishment for an offence, the Governor-General in Council or the Local Government may, at any time, without conditions or upon any conditions which the person sentenced accepts, suspend the execution of his sentence or remit the whole or any part of the punishment to which he has been sentenced.' The learned Advocate-General at our request appeared in this case to assist the Court. He is fully cognizant of the facts of the case and of the points of law which were raised before my learned brothers on the hearing of the Rule : and, if the Governor-General in. Council or the Local Government desire any assistance in this respect from the learned Advocate-General I have no doubt such assistance will be forthcoming. In any event, in my judgment, it is not for us to express any opinion upon the point.

Richardson, J.

14. I agree. The present case differs in two respects from the case of Queen-Empress v. Subrahmania Ayuar (1900) 24 Mad. 161, on which the learned Counsel for the applicant has relied.

15. Firstly, in that case the prisoner, before applying to the High Court for bail, had already been granted leave to appeal by their Lordships of the Judicial Committee. In the case before us no leave to appeal has yet been obtained from their Lordships. We are told that the applicant proposes to apply for such leave.

16. In the second place, it appears that in the case cited application for leave to appeal to the Privy Council might have been made to the Madras High Court under Clause 41 of the Letters Patent of the Court see Reg. v. Pestanji Dinsha (1873) 10 Bom. H.C.R. 75. The same Clause 41 of the Letters Patent of this Court could have no application at all to the present case in any of its stages.

17. I mention these circumstances because ithere seems reason to suppose that they affected the decision of the learned Judges in Madras. It is true that Section 498 of the Criminal Procedure Code was referred to in the argument before the learned Judges, but they made no express reference to that section in their judgment. They merely said that, in their opinion they had jurisdiction to make the order for bail in that ease, that is, in the case then before them.

18. An express decision on the construction of Section 498, a decision adverse to the present applicant, will be found in the case before the Punjab Chief Court of Dewan Chand v. King-Emperor (1873) 10 Bom. H.C.R. 75. I do not regard the decision of the learned Judges of the Madras High Court as necessarily extending to such a case as that now before us, and on the construction of Section 498 I have come to the conclusion, with respect, that the view of the learned Judges of the Punjab Chief Court is the right one. In the present case, in my opinion, Section 498 does not confer jurisdiction upon this Court to grant bail to the applicant pending the result of an application to be made by her to the Privy Council for leave to appeal.

19. So far as the present case is concerned, this Court is functus officio; it has no seisin of the case in any way; the case cannot again be brought before this Court for the purpose of leave being given to appeal to the Privy Council or for any other purpose. It will be observed that, by the terms of Section 498, if the power contended for is conferred on the High Court, it is also conferred on the Sessions Court. Some limitation, therefore, must be put on the words 'in any case.' They cannot include a case in which the Court has reached finality and has no further jurisdiction to exercise.

20. If the construction of Section 498 which I adopt is correct I fail to understand on what principle it can be suggested that this Court, in the absence of any statutory power, is competent, or has an inherent jurisdiction, to liberate the applicant on bail. The learned Counsel has produced no authority which in my opinion would justify us in concluding that such a jurisdiction exists.

21. If any indulgence is to be sought for, it is open to the applicant, if so advised, to move the Local Government to suspend the sentence under Section 401 of the Criminal Procedure Code.

22. Without expressing any opinion on the merits of the case, I agree with my Lord that the application must be refused.


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