Skip to content


Emperor on the Complaint of Kaji SafiuddIn Vs. Fazal Shaik and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in41Ind.Cas.657
AppellantEmperor on the Complaint of Kaji Safiuddin
RespondentFazal Shaik and ors.
Excerpt:
criminal procedure code (act v of l898), sections 233, 535 - misjoinder of charges--persons separately fabricating evidence to defraud complainant, whether can be tried jointly--re--trial. - .....two trials, one in respect of one kabuliyat and one in respect of the other. on that ground alone we must accept this reference and set aside the conviction and the sentence and imposed upon the accused. the question then remains whether this is a case in which we ought to direct a re-trial. having regard to the facts set out in the letter of reference submitted to us by the learned sessions judge and also to the explanation of the trial magistrate, we are of opinion that this is not a case in which it would be proper for us to direct a re trial. we desire to say further that we are satisfied from the explanation of the honorary magistrate that he gave the parties a fair trial and there is no reason whatsoever for the suggestion that he has in any way wilfully disregarded any.....
Judgment:

1. We have read the letter of reference in this case. It is abundantly clear from the facts set out by the learned Sessions Judge that there was a misjoinder of charges, that is to say, there ought to have been at least two trials, one in respect of one kabuliyat and one in respect of the other. On that ground alone we must accept this reference and set aside the conviction and the Sentence and imposed upon the accused. The question then remains whether this is a case in which we ought to direct a re-trial. Having regard to the facts set out in the letter of reference submitted to us by the learned Sessions Judge and also to the explanation of the trial Magistrate, we are of opinion that this is not a case in which it would be proper for us to direct a re trial. We desire to say further that we are satisfied from the explanation of the Honorary Magistrate that he gave the parties a fair trial and there is no reason whatsoever for the suggestion that he has in any way wilfully disregarded any decision of this Court.

2. In the result the conviction of and sentence upon the accused persons are set aside and we direct that they be released, or if they be on bail, that their bail bonds be discharged.

3. Convictions set aside.


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