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Sashi Kanta De Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in129Ind.Cas.364
AppellantSashi Kanta De
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 297 - charge to jury--prosecution case based on dying declaration--duty of judge to caution jury as to weight of such declaration. - .....certain persons came upon the scene and the deceased made a statement to them in the nature of a dying declaration mentioning who it was who had done him the injury. he was then removed to the he use of mani kanta majumdar and he made a further statement to him. in these circumstances it is pretty clear that the foundation for the prosecution case is the dying declaration of the deceased. it has been pointed out to us that in the charge there is no caution given to the jury as regards the weight and the efficacy to be given to a dying declaration of this character. some such caution should undoubtedly have been laid before them, and their attention should have been drawn, to the question of he w far the other facts and surrounding circumstances proved in evidence might be said to.....
Judgment:

1. This case comes before us under Section 374, Criminal Procedure Code, with regard to the trial of a man named Sachi Kanta De alias Sashi Barai in which the charges against the accused were under ss. 302 and 397, Indian Penal Code. The Jury have arrived at a unanimous verdict of guilty, and the learned Judge agreeing therewith passed the sentence of death subject to confirmation by this Court.

2. We have had the charge to the Jury placed before us. The case was one in which it is alleged that the accused had murdered and robbed one Ram Golam Thakur as he was on his way he me at about 8 o' clock one evening. It appears that the fatal blow was on the back of his head. The evidence of the prosecution shows that when he was struck he called out with the result that certain persons came upon the scene and the deceased made a statement to them in the nature of a dying declaration mentioning who it was who had done him the injury. He was then removed to the he use of Mani Kanta Majumdar and he made a further statement to him. In these circumstances it is pretty clear that the foundation for the prosecution case is the dying declaration of the deceased. It has been pointed out to us that in the charge there is no caution given to the Jury as regards the weight and the efficacy to be given to a dying declaration of this character. Some such caution should undoubtedly have been laid before them, and their attention should have been drawn, to the question of he w far the other facts and surrounding circumstances proved in evidence might be said to support the truth or otherwise of that declaration. It would not be fitting for us to lay down any more detailed directions having regard to the order that we propose to make. But so far as the case now before us is concerned the verdict of the Jury and the sentence must be set aside and the case must go back for retrial by some other learned Judge.

3. It is particularly regrettable that this course is necessary having regard to the time that bad elapsed between the commission of the offence and the conclusion of the trial. Let the record be sent down at once and let the case be disposed of as early as possible.


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