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Todbul HossaIn and anr. Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in124Ind.Cas.326
AppellantTodbul HossaIn and anr.
RespondentEmperor
Excerpt:
penal code (act xlv of 1860), sections 109, 342, 366, 368 - abduction--principal offenders acquitted under section 342 but convicted under section 366--abettors convicted under section 368 read with section 109--legality of conviction. - .....and imamuddin has been given two years' rigorous imprisonment under section 366, indian penal code, that is, abducting a woman to compel her to marry. the other two--todbul and sundar ali have been fined rs. 200 each upon a conviction under section 368 read with section 109, indian penal code, (2 times)and the charge against them was that they were engaged with muktul and imamuddin in a conspiracy wrongfully to conceal jobeda khatum--an abducted girl--knowing her to have been abducted in pursuance of which conspiracy she was actually wrongfully concealed. all the accused were charged under section 342, indian penal code, (wrongful confinement) and all were expressly acquitted under that section.2. mr. chatterjee on behalf of todbul and sundar ali points out that, if there was.....
Judgment:

George Claus Rankin, C.J.

1. This is a case which has had reference to the abduction from her home of a minor girl and the accused Muktul, it is clear, wanted to marry her. There were eight persons put oh their trial of whom we are concerned with four only. Muktul has been given five years' rigorous imprisonment and Imamuddin has been given two years' rigorous imprisonment under Section 366, Indian Penal Code, that is, abducting a woman to compel her to marry. The other two--Todbul and Sundar Ali have been fined Rs. 200 each upon a conviction under Section 368 read with Section 109, Indian Penal Code, (2 times)and the charge against them was that they were engaged with Muktul and Imamuddin in a conspiracy wrongfully to conceal Jobeda Khatum--an abducted girl--knowing her to have been abducted in pursuance of which conspiracy she was actually wrongfully concealed. All the accused were charged under Section 342, Indian Penal Code, (wrongful confinement) and all were expressly acquitted under that section.

2. Mr. Chatterjee on behalf of Todbul and Sundar Ali points out that, if there was no conviction of Muktul and Imamuddin or anybody else under Section 342, Indian Penal Code., and no conviction or even accusation against them under Section 368, Indian Penal Code, then it cannot be that the conviction of Todbul and Sundar Ali upon this charge is sustainable. By Section 109, it is premised that the offence abetted is an offence which has been committed. If persons who are said to have been the principals are acquitted under Section 342, it cannot, therefore, be right according to Mr. Chatterjee's argument, to convict the others under Section 368 read with Section 109. That argument is logical and there is no escape from it Mr. Chatterjee has pointed out that abetment does not necessarily involve that the offence has been committed: but, in this case, it would not seem right merely to alter the conviction to one under Section 368 read with Section 116 because in this case we have to consider that the abetment alleged is an abetment by conspiracy; and, if we were to alter the charge in the manner suggested, we would probably have to retry the case from an angle at which it has not yet been examined. That too, if I may say so, appears to me to be a sound argument.

3. Mr. Khundkar for the Crown points out that what is really wrong in this trial is that, on the prosecution case which has been accepted by the Jury, the principal accused Muktul and Imamuddin ought never to have been acquitted under Section 342 and that certainly it would seem paradoxical to say in this case that the Jury accepted the prosecution case for any purpose and still were able to find that Muktul and Imamuddin had not committed an offence under Section 342.

4. In these circumstances, no doubt, there has been a miscarriage of justice in that sense, that is to say, the Jury having acquitted people under Section 342, it becomes impossible to sustain what otherwise is a perfectly good charge against Todbul and Sundar Ali under Section 368 read with Section 109. In this case, it is to be observed that Todbul and Sundar Ali have been fined Rs. 200 each and I am not minded to enter a conviction for any purpose where the Jury have entered an acquittal merely to get over a technical difficulty. I doubt extremely whether in a case of this sort the powers of the Court under Section 537, Criminal Procedure Code, could be employed soas to straighten the matter out, lam of opinion that the correct course in this case is to give effect to the argument of Mr. Chatterjee and to acquit Todbul and Sunder Ali. They will, therefore, be acquitted and the fines, if paid, will be refunded.

5. As regards Muktul and Imammuddin, the only question which arises is the question of sentence. I do not know that this is as bad a case as one often meets with; but at the same time, there remains the fact that this girl of 13 or 14 years of age was gagged and taken away by force and very elaborate steps were apparently taken to induce her to marry Muktul. I do not think it necessary to interfere with the discretion of the learned Sessions Judge and the appeal of Muktul and Imamuddin must be dismissed.

C.C. Ghose, J.

6. I agree.


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