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ManiruddIn Sircar Vs. Abdul Rauf - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1913)ILR40Cal41
AppellantManiruddIn Sircar
RespondentAbdul Rauf
Excerpt:
criminal revision - dismissal of complaint, reasons for--criminal procedure code (act v of 1898), section 203--grounds not taken in the first court of revision might be taken in the high court--government circular, its effect--statute law--practice. - .....his file. what the circular means and what the proper procedure is, is that an experienced first class magistrate should himself hold the enquiry, if possible, and if he is to depute it to another first class magistrate, that first class magistrate should from the first have seisin of the case, and should, investigate the case in any way he thinks proper and should decide it finally. but the view, which some of the lower courts have taken of the circular, has resulted in their holding a vicarious trial by means of another magistrate hearing both sides and then ordering prosecution for bringing a false case without having disposed of the original complaint. ail sorts of irregularities and failures of justice have followed in consequence. we hope that after this expression of our.....
Judgment:

Holmwood and Imam JJ.

1. This was a Rule calling upon the District Magistrate of Mymensingh to show cause why an order for farther enquiry in this case should not be made, and why the order for prosecution under Section 211 of the Indian Penal Code passed should not be set aside on detailed grounds which after considering the general allegations of the petitioner we ourselves formulated with some care. The learned Judge takes exception to the Rule on the ground that these reasons which, as we have said, we ourselves formulated with some care, are not grounds which were urged before him, and this is an infringement of the spirit of the High Court's order that in revision matters must first of all be urged before the first Court of revision. We do not think it is so. The matter was put before us by the learned vakil ill precisely the same general way in which it was put before the learned Judge, the principal arguments being, first, that on the evidence further enquiry should be ordered, and, secondly, that even if such farther enquiry were not ordered, the evidence did not justify the proceeding under Section 211. We found that there were rather more intricate and important points involved in this matter; and if the petitioner takes advantage of the superior intelligence and legal training of the learned vakils of this Court, we cannot see why he should be debarred from urging even new matter in moving tnis Court. It may very well be that the learned vakil in the mufassil neither knew nor appreciated the points which might be raised in a case of this kind.

2. Now coming to the merits of the matter, the learned Magistrate admits that he is out of Court, inasmuch as he did not record any reasons for dismissing the complaint. It is an imperative provision of the law which has been specially enacted in the latest amendment of that law in Section 203, Criminal Procedure Code. The law says that in such cases he shall briefly record his reasons for dismissing the complaint. There can be no question of irregularity where the provisions of the statute are imperative and are directly disobeyed. We need not go into the other points, inasmuch as if the order of dismissal is without jurisdiction and altogether bad there must be a further enquiry, and there cannot be any proceeding under Section 211 until such further enquiry bas been made.

3. Having regard to the very unfortunate results of a certain Circular of the Government of Bengal, which is constantly being referred to before us, with regard to enquiries which ought to be made into the conduct of Police officers when they are charged with any offence, we wish to point out that no Circular of the Government can authorize Magistrate's to infringe or in any way alter the statute law. We have no doubt that this Circular was never intended to cause any modification in the procedure laid down by the Code of Criminal Procedure, nor does it appear to us to necessitate any alteration in the regular procedure of the Courts. The Government very properly have said that in their opinion, when a Police, 'officer is charged with a serious offence, that, that offence should be enquired into at once on the spot by a Magistrate of the first class. That does not mean that the Subdivisional Officer, if he has not got time to make the enquiry himself, can make use of the provisions of Section 202, Criminal Procedure Code, and send it to a Subordinate Magistrate to hold a local investigation and examine both sides and then afterwards treat it as if the matter was still in his file. What the Circular means and what the proper procedure is, is that an experienced first class Magistrate should himself hold the enquiry, if possible, and if he is to depute it to another first class Magistrate, that first class Magistrate should from the first have seisin of the case, and should, investigate the case in any way he thinks proper and should decide it finally. But the view, which some of the lower Courts have taken of the Circular, has resulted in their holding a vicarious trial by means of another Magistrate hearing both sides and then ordering prosecution for bringing a false case without having disposed of the original complaint. Ail sorts of irregularities and failures of justice have followed in consequence. We hope that after this expression of our opinion, the procedure adopted will in future be in conformity with law. In this case we think the best way to deal with it would be to summon the Sub-Inspector before the Magistrate having jurisdiction and call upon him to answer to those offences which the investigating Magistrate has found there is reason to believe he committed, so as to save all further necessity for enquiries under Section 202 or any other preliminary investigation.

4. The Rule is made absolute in these terms, and there will be further enquiry in the manner we have indicated.


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