Skip to content


Ashoke Kumar Dutta Vs. the State of ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata High Court
Decided On
Judge
Reported in1975CriLJ1054
AppellantAshoke Kumar Dutta
RespondentThe State of ors.
Cases ReferredState of Haiyana v. Raiendra
Excerpt:
- .....appearing in support of the rule, firstly contended that the order of detention was made in mala fide exercise of power, in this connection he referred to the averments made in paragraphs 8 and 14 of the petition wherein it has been alleged 89 follows: '(8) that the petitioner states that the ground for detention is false, frivolous, non-existent and has been engineered, by the officer-in-charge and the other officers namely the respondent no. 5 who investigated the case no. 35 of 1974 at-lfc,hed to the amherst street police station, who are inimical towards the petitioner.(14) that the petitioner states that the aforesaid facts clearlv show that the 'order of detention was passed mala fide and for collateral purposes by the detaining authority at the behest of the officer.....
Judgment:

Bimal Chandra Basak, J.

1. This is an application for a Writ in thef; nature of Habeas Corpus challenging the order of detention passed bv the Commissioner of Police. Calcutta, on the l3th July, 1974 in exercise of powers confer-I fed by Sub-section (1) (a) (ii) read with r Sub-section (2) of Section 3 of the Main-. I penance of Internal Security Act, 1971 (hereinafter referred to as the said Act). The said order was made with a view to i preventing the petitioner from acting in a manner prejudicial to the maintenance of public order. The grounds of detention which were served on the detenu relies on the incident set out hereinbelow :-

That at about 22.00 hours on 28-1-1974, you alone with vour associates, all belonging to Sibnarayan Das Lane (Calcutta) group being armed with iron rods and bombs formed an unlawful assembly on Guru Prasad Chowdhurv Lane. Calcutta and committed riot with your rivals, belonging to Guru Prasad Chowdhury Lane (Calcutta) Group over old enmitv on Guru Prasad Chowdhurv Lane in front of premises No. 52 (Guru Prasad Chowdhury Lane) and when a Police party rushed to the spot on receipt of the information of the aforesaid disturbances and arrested vou on Guru Prasad Chowdhurv Lane at the aforesaid date and time after a hot chase with a bomb in your hand, you- instantly exploded the said bomb, which was in vour illegal possession, on Guru Prasad Chowdhurv Lane at the aforesaid date and time in order to facilitate vour retreat. In consequence Const. Ram Adesh Singh (sic) pn his per-, son resulting in his admission in the hospital. As a result of your action as aforesaid, fear, frightfulness and insecurity prevailed in the above areas and thereby affected the maintenance of public order.

2. Mr. Dilio Kumar Dutt. learned Advocate appearing in support of the Rule, firstly contended that the order of detention was made in mala fide exercise of power, in this connection he referred to the averments made in paragraphs 8 and 14 of the petition wherein it has been alleged 89 follows: '

(8) That the petitioner states that the ground for detention is false, frivolous, non-existent and has been engineered, by the officer-in-charge and the other officers namely the respondent No. 5 who investigated the case No. 35 of 1974 at-lfC,hed to the Amherst Street Police Station, who are inimical towards the petitioner.

(14) That the petitioner states that the aforesaid facts clearlv show that the 'order of detention was passed mala fide and for collateral purposes by the detaining authority at the behest of the officer in-charge of the Amherst Street Police station and the respondent No. 5 who are inimical, towards the petitioner and are detefmiried to implicate him in various take cases.

He admitted that- the Commissioner of Police has affirmed an affidaviti dealing? with the said allegation but he wanted the Court to take notice of the fact that-other persons, aeainst whom allegations. of mala fide have been made have not.: filed any affidavit controverting the same. In this context he relied on a decision of.' the Supreme Court in G. Sadanandan ,v.. State of Orissa reported in : 1966CriLJ1533 .

Mr. D. Choudhury. learned Advocate-appearing on behalf of the respondents, strongly disputed these contentions of Mr. Dutt. He submitted that the allegation of mala fide in paragraph 8 of the-petition, is very vague in nature. He further pointed out that such allegation is' directed not against the detaining authority but against some other persons. So-far as paragraph 14 of the petition is--concerned, Mr. Chowdhurv submitted that..' there is nothing new in this paragraph irr addition to what has been stated in nira-graph 8 of the petition. In this context he relied on the averments made in oara-graphs 11, 12 and 17 of the affidavit affirmed bv the detaining authority dealing with the allegations of mala fide alleaed in the petition and submitted that in the-facts and circumstances of the present; case there is sufficient and specific denial of the allegation of mala fide. Paragraphs. 11, 12 and 17 of the affidavit of the detaining authority relied on bv Mr. Chowdhury are set out hereinbelow.

(11) With reference to the statements .contained in paragraph 8 of the-said petition. I denv each and every allegation contained therein. I deny that, the ground is false, frivolous and. nonexistent. I deny that the ground hay-been engineered bv anyone. I denv that anyone is inimical towards the detenu as-alleged. As already stated hereinbefore the detenu was caught red-handed in connection with the incident which forms the subject-matter of the ground of detention.

(12) With further reference to the' statements contained in paragraph 8 of the-said petition, I sav that before making' the order of detention, I personally scrutinised the genuineness of the materials which formed the Ground of detention and after being satisfied about their dependabilitv I made the order of detention.

(17) I denv each and every allegation contained in Paragraph 14 of the said petition. As already stated hereinbefore, T made the detention order bona fide. I denv that I passed-the detention order at the behest of the Officer-hvCharge of the-Amherst Police Station or Shri Salil Jha. Sub-Inspector attached to Amherst Police-Station at the material time.

3. The law is now well settled 1;o the effect that an order of detention can be setasidfi if it has been passed mala fide or1 incolourable exercise of powers. ' It is alsQiwell settled that if there is ah allegation as to mala fides an affidavit has-sot to be affirmed by the detaining au- . thority., On the other hand this is also : well settled that allegation of mala fide must be made specifically and that it should be directed against the person making the order. In the case of C. S. *Rowjee v. State of Andhra Pradesh. : [1964]6SCR330 their Lordships observed as follows.

It is, no doubt, true, that allegations of mala fide and improper motives on the part of those in power are f reauentlv made and their freauencv has increased in recent 'times. It is also somewhat unfortunate that allegations of this nature 'which have no foundation in fact, are made in several cases which have come up before this and other Courts, and it ' is found that they have been made merely with a view to cause oreiudice or in the hope that whether they have basis in iact or not some of it at least might stick. Consequently, it has become . the dutv of the Court to scrutinise these allegations with a care so as to avoid being in any manner influenced bv them, in -cases where thev have no foundation in lact.

4. In the present case, it is to be re-emembered, there is no soecific allegation of mala fide against the Commissioner of JPoMce himself. In spite of the same the 'Commissioner of Police has affirmed an affidavit wherein, as- pointed out. he has specifically denied that the uround has been engineered by anv one or that the order has been passed at the behest of any such person. He has further categorically stated that before makine the 'Order of detention, he had personally . scrutinised the genuineness of the materials which formed the ground of detention and after being satisfied about their dependability, he had made the order of detention. In our opinion, having regard to the scope and nature of the allegation nade in the petition, this is sufficient denial of the charge of mala fide.

5. In this context it mav be pointed out that if allegation of mala fide is challenged in the affidavit affirmed bv the respondent. tHe Court is not entitled to go into the merits of the same. In the case of Mohd. Sabir v. State of Jammu and Kashmir : 1971CriLJ1271 it was observed that if the statement in the affidavit on behalf of the respondents was true, there cannot be any question of mala fides. In this context it was pointed out that the Court cannot So into the merits whether the facts stated in the affidavits are correct or not, but the Court can see that on these facts, no Charge of mala fide can be made out. The other thing to be noticed is that in the present case the detaining authority is the Commissioner of Police against whom there is no specific allegation of mala fide but charges are made against the respondent No, 5 and the OfficefXin-Charge of the Arahesst Street Police Station. In the case of Kedar Nath v. State of Punjab : AIR1972SC873 the petitioner challenged, on the ground of inter alia, mala fide, the decision of the Government to discontinue a post. Dealing with the same it was observed as follows :-

Moreover, all that the appellant has been able to sav is that his superiors in the department were hostile to him. But we are concerned not with the action of his immediate superiors but the action of the. Government. The decision to discontinue the post was the decision of the Government and it is not alleged in, the writ petition that in taking this decision the Government acted mala fide. We therefore agree with the High Court that there is no substance in- the allegation that the post was discontinued or abolished in order to punish the appellant.

6. In the case of R. P, Driver v. General Manager, Eastern Railway reported in Q966) 70 Cat WN 390 similar observations were also made bv a Diyiy ' sion Bench of this Court to the following' effect. 'Out of the two short, submissions of learned Advocate for the appellant the first one is that the: order of removal is mala fide. Thestory of the appellant that the whole proceeding is mala fide was not believed by Sinha, J. and we affirm the said finding. There is neither any definite charge of mala fide nor any evidence of mala fide. The state-! ment in paragraph 7 of the petition falls short of such allegation. Even if allegation of mala fide, mav with difficulty, be spelt out against Mr. Barbaro, not a whis-( per of such allegation is made against the Divisional Superintendent who is the dismissing authority and who has passed the final order.'

7. In the present cas/6 it mav be pointed out that even allegations aeainsi the respondents Nos. 4 and 5 are limited in nature. It is alleged that thev were inimical towards the petitioner. This iij our opinion, is not even an averment of mala fides, so far as the impugned ordei of detention is concerned. In the case oi State of Haiyana v. Raiendra reported il : (1972)ILLJ205SC it was observed as for lows:-

Certain incidents have been on record which Mil show that pollent mav have incurred the respects on record may have incurred the displease.


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