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Jagabandhu Misra Vs. Manager, India Jute Mills, Serampur - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in161Ind.Cas.338
AppellantJagabandhu Misra
RespondentManager, India Jute Mills, Serampur
Cases ReferredHari Charan De v. Sher Ali Talukdar
Excerpt:
criminal procedure code (act v of 1898), section 147 - action under, when can be taken--present dispute and present fear of disturbance of peace--necessity of--dispute likely to cause breach of peace in future if enough. - order1. this is a reference under section 438 of the code of criminal procedure, made by the learned district magistrate of hooghly, recommending that an order passed by the deputy magistrate, of serampur, under section 147 of the code of criminal procedure, be set aside for reasons stated by the learned district magistrate in his letter of reference to this court.2. three different grounds have been stated in the letter of reference, on which the order passed by the deputy magistrate could be set aside. the first of these grounds was that in the case before us, it was not possible to hold that there was any apprehension of a danger of a breach of the peace, justifying a proceeding tinder section 147 of the criminal procedure code. it is necessary in this connection to refer to the.....
Judgment:
ORDER

1. This is a reference under Section 438 of the Code of Criminal Procedure, made by the learned District Magistrate of Hooghly, recommending that an order passed by the Deputy Magistrate, of Serampur, under Section 147 of the Code of Criminal Procedure, be set aside for reasons stated by the learned District Magistrate in his Letter of Reference to this Court.

2. Three different grounds have been stated in the Letter of Reference, on which the order passed by the Deputy Magistrate could be set aside. The first of these grounds was that in the case before us, it was not possible to hold that there was any apprehension of a danger of a breach of the peace, justifying a proceeding Tinder Section 147 of the Criminal Procedure Code. It is necessary in this connection to refer to the finding arrived at by the Deputy Magistrate on the materials before him. According to the Deputy Magistrate, it was clear that there was a dispute regarding the alleged right of user of a pathway over a strip of land, in possession of the 2nd party, leading to the bedi of the deity Shiva in possession of the 1st party; it was natural for the 1st party to do his best to change the state of things now brought about by the act of the 2nd party in closing up the passage to the bedi; to this end he may enlist the sympathy of the inflammable Hindu mill hands and try to force his way to the bedi; the second party who had closed the passage would resist the attempts of the first party or his sympathisers to enter the place. The consequence of. this is a serious breach of the peace. The Deputy Magistrate's conclusions as set out above do not, in our judgment, satisfy the requirements of Section 147 Criminal Procedure Code as for the purpose of initiation of a proceeding under that provision of law, the Magistrate concerned must be satisfied that a dispute likely to cause a breach of the peace exists. If there was no present danger of a breach of the peace, the fact that there was a dispute between the parties which was likely to cause a breach of the peace in the future, will not justify a Magistrate taking action under Section 147 of the Code. There should be a present dispute, and a present fear of disturbance; and the section will not apply to a state of things indicating that there may be a breach of the peace in future. (See in this connection Uma Charan Santra v. Beni Madhav Roy 7 C L R 352, Janu Majhi v. Maniruddin 8 C W N 590. Hari Charan De v. Sher Ali Talukdar 35 C W N 1003 : 136 Ind. Cas. 475 : A I R 1932 Cal. 60 : Ind. Rul. (1932) Cal. 203 : 33 Cr. L J 305. On the above ground alone: that the materials on the record do not show that there was not any present danger of a breach of the peace, justifying the initiation of a proceeding under Section 147, Criminal Procedure Code, the reference made by the District Magistrate has to be accepted; and it is not, therefore, necessary to consider the other reasons given by the District Magistrate in support of the reference made by him under Section 438, Criminal Procedure Code.

3. The reference is accepted, and the order of the Deputy Magistrate of Serampur passed on May 4, 1935, under Section 147, Criminal Procedure Code, in favour of the first party is set aside. In accepting the Reference, we desire to state that it is expected that the parties to the present proceeding, specially the Manager, India Jute Mills, Serampur, the second party to the proceeding will not in future do any act which might lead to the initiation of a proceeding under Section 147, justifiable under the law.


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