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Ramesh Chandra Das Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in50Ind.Cas.660
AppellantRamesh Chandra Das
RespondentEmperor
Cases ReferredSadhu Sheikh v. Empress
Excerpt:
criminal procedure code (act v of 1898), sections 297, 298, 299 - jury trial--evidence improperly admitted--judge directing jury to discard evidence--procedure--civil procedure code (act v of 1908), order xviii, rule 5 compliance with--evidence act (i of 1872), section 80, presumption, under--beading over deposition by witness himself, whether sufficient--certificate by judge that deposition was read over to witness, whether necessary. - .....over to him. he read it over himself and at the end there is the following note in itialled by the judge: 'read over by witness himself and admitted to be correct.' there is also a signature which may be that of the appellant. it is said that the signature is not proved. the reason is that the contention i am dealing with was not put forward at the trial. but as the rule does not require a witness to sign his evidence it is entirely immaterial whether the signature is or is not that of the appellant.7. the whole irregularity, if there was an irregularity, consists in this, that the deposition was read over by the witness instead of being read over to him, as, it is said, the rule requires. the rule does not say 'read over to the witness', but if that be assumed to be its natural meaning.....
Judgment:

1. The appellant, Ramesh Chandra Das, was tried by the Sessions Judge of Chittagong and a Jury on three charges of perjury framed under Section 193 of the Penal Code. The Jury returned a verdict of guilty and the Sessions Judge sentenced the appellant on each charge to three years' rigorous imprisonment, directing at the same time that the sentences should run down concurrently.

2. The charges relate to a Will bearing date the 19th August 1913, alleged to have been executed by the late Dr. Rajani Kanta Das Gupta who died on the 28th August 1913. He left him surviving five daughters and two brothers, Ramesh Chandra Das, the appellant, and Mahendra Lal Das, a Pleader who died on the 8th April 1914. Of the daughters, the eldest only was married at the time of her father's death; three have since been married and the youngest is still unmarried.

3. The valuation of the estate of the deceased accepted by the Collector for purposes of duty was Rs. 32,715, from which Rs. 4,250 must be deducted on account of debts. According to the terms of the Will, which is a short and simple document, the testator bequeathed to his three nephews all the moveable and immoveable properties Which he had and appointed his brothers to make management as their guardians. The bequest to the nephews is subject to a direction that his brothers should marry his four unmarried daughters to suitable bridegrooms by spending 10/12 thousand rupees. The testator further directed that his eldest daughter should receive Rs. 2,000 out of a sum of Rs. 6,000 owing to him by her father-in-law and that his wife should receive Rs. 2,000 out of his estate and also expenses for spiritual acts and travelling to holy places.

4. On the 8th November 1913 an application was made in the name of the testator's widow Durgesh Nandini for Letters of Administration with a copy of this Will annexed, and Letters were subsequently granted. On the 6th January 1915 the testator's second daughter applied for their revocation and they were revoked on the 23rd September 1918 In the course of the latter proceedings the appellant gave evidence in support's of the Will. According to the case for the prosecution the Will is a forgery and the appellant committed perjury. The three statements in respect of which perjury is specifically as signed occur in his deposition as recorded by the Court.

5. The learned Counsel for the appellant contends in the first instance, as to the deposition of the appellant recorded in the Court of Probate, that the requirements of the law were not complied with, and that in consequence the deposition is not admissible in evidence and there is no legal foundation for the charges of perjury.

6. The point turns on Rule 5 of Order XVIII of the Civil Procedure Code. The Rule so far as it need be quoted is as follows: 'in cases in which an appeal is allowed', the evidence of each witness shall be taken down in writing, in the language of the Court, by the Judge, not ordinarily in the form of question and answer, but in that of a narrative, and, when completed, shall be read over in the presence of the Judge and of the witness, and the Judge shall, if necessary, correct the same and shall sign it.' In the present case, the evidence was taken down by the Judge in English, the language of the Court, and was signed by the Judge, hut inasmuch as the appellant understood English, his evidence was not read over to him. He read it over himself and at the end there is the following note in itialled by the Judge: 'Read over by witness himself and admitted to be correct.' There is also a signature which may be that of the appellant. It is said that the signature is not proved. The reason is that the contention I am dealing with was not put forward at the trial. But as the rule does not require a witness to sign his evidence it is entirely immaterial whether the signature is or is not that of the appellant.

7. The whole irregularity, if there was an irregularity, consists in this, that the deposition was read over by the witness instead of being read over to him, as, it is said, the rule requires. The rule does not say 'read over to the witness', but if that be assumed to be its natural meaning even so, in my opinion, a reading over by the witness would be a substantial compliance with it. The question was very pertinently put in the course of the argument whether if the Judge had himself read over the deposition to the witness, instead of having it read over in his presence by a clerk that would also have been an irregularity which made the deposition worthless and deprived it of all value and authority as a deposition. Learned Counsel said that his argument would carry him to that length.

8. The practice is common, when a witness understands English, to hand his deposition to him to read over. In my opinion, however strictly the rule be construed, the practice is a sufficient compliance therewith for all purposes and a deposition so read over by the witness proves itself under the provisions of Section 80 of the Evidence Act.

9. According to Section 80, so far as it is now material, 'whenever any document is produced before any Court purporting to be a record or memorandum of the evidence...given by a witness in a judicial proceedings...taken in accordance with law, and purporting to be signed by any Judge or Magistrate,...the Court shall presume:

That the document is genuine; that any statements as to the circumstances under which it was taken purporting to be made by the person signing it are true; and that such evidence...was duly taken.

10. Now apply that to the appellant's deposition. The deposition certainly purports to be a record of the evidence given by the appellant in a judicial proceeding. It also purports to be signed by the Judge. The question is, whether the deposition purports to be a record of evidence taken in accordance with law. In my opinion, that question should be answered in the affirmative. I doubt very much whether the words 'taken in accordance with law' have any reference to the reading over of his evidence by the witness or to the witness. The essential requirements appear to be that the witness should be duly sworn and examined and that the deposition should be signed by the Judge. So much the appellant's deposition purports to show. There is nothing in the Civil Procedure Code which requires the Judge to certify at the end of a deposition that it was read over to or by the witness. Here if the Judge had made no note, the deposition would dearly have been entitled to the benefit of the presumption created by Section 80, and the making of the note does not appear to me to alter the position. Whatever may be the precise contest of the words 'taken in accordance with law,' whether they do or do not refer to the reading over of the deposition, I think that a substantial compliance with Rule 5 in that respect is sufficient.

11. It is not the appellant's case that he did not say in the Probate Court what he is recorded as having said. The point is entirely technical. Learned Counsel, however, is quite entitled to take such a point in his client's interests. He says that he is supported by the authorities and I have to deal with them.

12. In the case of Elahi Baksha Kazi v. Emperor 45 Ind. Cas. 258 : 45 C. 825 : 27 C.L.J. 377 : 22 C.W.N. 646 : 19 Cr.L.J. 116. I suggested with the concurrence of Beachcroft, J., that a deposition not taken in accordance with law might be provable otherwise than by the aid of Section 80 of the Evidence Act. It is not necessary to consider that suggestion here or to quarrel with the rule laid down in the class of cases to which the present belongs. Where a prosecution for perjury is based on a deposition, the authorities go this, length that if the deposition is not taken in accordance with law within the meaning of Section 80, it is altogether inadmissible in evidence and the accused is entitled to an acquittal. If that be the rule, it has still to be applied to the particular circumstances and, in my opinion, the authorities, when examined, do not compel me to hold that the appellant's deposition in the present case is not admissible in evidence.

13. In Mayadeb Gossami's case 6 C. 762 : 8 C.L.R. 292 : 3 Ind. Dec. (N.S.) 494, the Judge did not even sign the deposition. The signing of the deposition by the Judge is made essential to the application of Section 80 by the section itself.

14. The case of Kamatchinathan Chetty v. Emperor 28 M. 308 : 2 Cr.L.J. 756, was decided by a Single Judge. The decision was followed in Mohendra Nath Misser v. Emperor 12 C.W.N. 845 : 8 Cr.L.J. 116, but that case turned on the provisions of Section 360 of the Criminal Procedure Code. Both these cases moreover were distinguished in the case of Rakhal Chandra Laha v. Emperor 2 Ind. Cas. 697 : 36 C. 808 : 13 C.W.N. 942 : 9 C.L.J. 690 : 10 Cr.L.J. 150. which came before Jenkins, C. J., and Mookerjee, J.

15. In Jyotish Chandra Mukerjee v. Emperor 4 Ind. Cas. 416 : 36 C. 955 : 14 C.W.N. 82 : 10 Cr.L.J. 581, certain observations were made with reference to Section 860 of the Criminal Procedure Code. That was not a prosecution for perjury. The appellant there had been convicted under Section 409 of the Penal Code. The learned Judges animadverted on the fact that at the trial the provisions of Section 360 had not been precisely followed. They nevertheless held that in the circumstances the omission was not fatal to the validity of the trial.

16. The case again of Emperor v. Jogendra Nath Ghose 24 Ind. Cas. 571 : 42 C. 240 : 18 C.W.N. 12142 : 15 Cr.L.J. 483 was decided with special reference to the provisions of Section 360 of the Criminal Procedure Code. The learned Judges purported to follow the cases of Mohendra Nath v. Emperor 12 C.W.N. 845 : 8 Cr.L.J. 116, and Jyotish Chandra Mukerjee v. Emperor 4 Ind. Cas. 416 : 36 C. 955 : 14 C.W.N. 82 : 10 Cr.L.J. 581. Mohendra's case 12 C.W.N. 845 : 8 Cr.L.J. 116. as I have said, was based on' the case reported as Kamatchinathan Chetty v. Emperor 28 M. 308 : 2 Cr.L.J. 756. but a different view of the law has recently been taken in the Madras Court [Bogra, In re 7 Ind. Cas. 414 : 34 M. 141 : 8 M.L.T. 117 : (1910) M.W.N. 435 : 20 M.L.J. 943 : 11 Cr.L.J. 482, and A.L. Meango v. J.C. Baviah 45 Ind. Cas. 507 : (1918) M.W.N. 239 : 7 L.W. 435 : 24 M.L.T. 242 : 19 Cr.L.J. 603].

17. The authorities, as it appears to me, do not preclude me from holding in the present case that the appellant's deposition was taken in accordance with law. I bold, therefore, that this contention fails.

18. It was next contended that the trial is vitiated by misreception of evidence and misdirection, and here learned Counsel is on firmer ground. I will deal with the points raised seriatim:

(1) The valuation of the estate was a question of some materiality and it was dealt with by the learned Sessions Judge in the course of his charge. He said:

On the face of it, it is a Will largely disinheriting deceased's daughters in favour of his nephews. The learned Pleader for the defence has just given an explanation of this with reference to facts and figures, according to which it is urged that the Will was of no importance from the point of view of the nephews as they stood only to get a few thousand rupees from it, whereas by far the greater amount of the assets would go to the widow and daughters.

19. The argument for the defence is quite fairly stated in that passage, but the Judge went on to say:

It is, however, for the Jury to consider whether the valuation accepted by the Collector represented the real value of the estate.

20. Now there was no evidence that the value of the estate exceeded the valuation accepted by the Collector and learned Counsel perhaps with some justice complained that the learned Judge, using the words he did, invited the Jury to enter upon a mere speculation.

(2) There was important evidence given as to a conversation which took place at the cremation ground after the deceased had been cremated. It is said that the appellant was asked whether the deceased had left a Will and replied in the negative. For the defence comment was made on the fact that some of the witnesses said to have been present at this conversation were not called The Judge deals with the comment in this way:

There is a further argument that other respectable gentlemen such as One Babhuti Babu and Chandra Sekhar Babu, who were admittedly at the place, were not called and it is urged that they have been kept back deliberately as they would not have deposed in favour of the prosecution. Another alternative, however, is that the prosecution was not aware that they knew anything until this was elicited in cross-examination.

21. It is said, again with some force, that the last sentence is misleading because the names of the absent witnesses transpired before the Committing Magistrate and because the prosecution should in any case have ascertained exactly who were present at a conversation so important.

(3) If the two objections to the charge with which I have dealt had stood alone, it may well be that we should not have considered ourselves justified on these grounds in setting aside the verdict of the Jury, but a much more serious complaint has still to be dealt with. The nature of the complaint will appear from the following passage in the charge:

It is unfortunate that a certain amount of evidence found now to be irrelevant has had to be introduced owing to the fact principally that witness Atal Sen, who was expected to appear, could not be produced and also that it was not known what statements another important witness Durgesh Nandini would make. In this connection the petition filed for the defence on the 13th December was put to the Jury and as requested therein they were directed to put out of their minds entirely any statements alleged to have been made by Atal Sen, Mahendra Das and Durgesh Nandini and it was pointed out that the only relevaney of the evidence of witnesses who deposed that Durgesh Nandini made certain statements could be to show that she made one set of statements at one time and another at another, and was, therefore, an unreliable witness. The evidence also as regards the alleged conversation between Khitish Babu and Kali Sankar Babu should be discharged.

22. It is always dangerous to give in advance evidence the admissibility of which depends on what other witnesses may say when and -if they go into the witness box. The Court should be very cautious in allowing such evidence to be given, especially in a trial by Jury. The evidence mistakenly admitted in the present case was of a very material Character.

23. Take the statement made by the witness Netra Ranjan Roy in examination-in-chief:

Atal Sen is my uncle, cousin of my father. Within 3/4 days of Rajani Babu's death, Atal Babu came to our house and said to Kherad Babu that attempts were made to forge a Will of Rajani Babu, so he had better warn the widow and daughters to take oare of cash, etc.

24. Atal Sen was never called and the evidence as it stands is mere hearsay of the worst character There are other instances which I need not refer to in detail.

25. As to the conversation between Khitish Babu and Kali Sankar Babu to which the Sessions Judge refers in the last sentence of the extract from the charge quoted above, there seems to have been no excuse at all for letting it in. Khitish Babu is Babu Khitish Chandra Sen, a Pleader practising in the High Court. Kali Sanker Babu is Babu Kali Sanker Uhakravarty, the Editor of a, newspaper. The former was allowed to say in examination-in-chief:

After Rajani Babu's death I met Kali Sanker Babu in Calcutta. There was general talk about the Will and I told him to the effect that a false Will was going to be propounded by Mohendra Babu and Ramesh Babu severally. I had information from our friends that the Will to be propounded was a forged one.

26. Similarly evidence was admitted from Kali Sanker Babu to this effect:

I talked with Khitish. Khitish took me to task saying that I was a friend and supporter of Mohendra Babu and Ramesh Babu and if there was a Will, it must be a forged one as Rajani Babu did not execute any Will.

27. So again, the witness Paresh Chandra Sen spoke to a statement made to him by Mohendra Babu, that is Mohendra Das, the appellant's deceased brother, to the effect that Rs. 27,000 would go to his, Mohendra Babu's spns, and Rs. 27,000 to Rajani Babu's widow and daughters out of Rs. 81,000. That was evidence dearly inadmissible, which went to the value of the estate.

28. The evidence to which I have referred is evidence which might have had considerable influence on the minds Of the Jury. No doubt the learned Sessions Judge told the Jury to put the evidence out of their minds entirely and to discard it. But the evidence was very prejudicial to the appellant and whatever directions be given to the Jury, it is almost impossible for them to dismiss such evidenoe entirely from their minds Rex v. Norton (1910) 2 K.B. 496 at p. 500 : 79 L.J.K.B. 756 : 102 L.T. 926 : 74 J.P. 375 : 54 S.J. 602 : T.L.R. 550.

29. We must take it, therefore, that the Jury may have been, and probably were, affected adversely to the appellant by the evidence wrongly admitted. Upon that footing we have to apply to the case, as best we can, the rule enacted in Section 167 of the Evidence Act. Under that section 'the improper admission...of evidence shall not be ground of itself for a new trial or reversal of any decision in any case, if it shall appear to the Court before which such objection is raised that, independently of the evidence objected to and admitted, there was sufficient evidence to justify the decision....'

30. In other words, if in the opinion of the Appellate Court there is sufficient legal evidence to justify the decision, then the improper admission of other evidence is not to be 'ground of itself' for interference. But when, as here, the trial was by Jury, there is another factor to be taken into account. An appeal lies on matter of law only (Section 418, Criminal Procedure Code) and we ought not, therefore, to substitute our own verdict on the legal evidence for that of the Jury. This view of Section 167 has bean adopted in this Court: Wafadar Khan v. Queen-Empress 21 C. 955 : 10 Ind. Dec. (N.S.) 1269. Sadhu Sheikh v. Empress 4 C.W.N. 576

31. In such cases the true rule would seem to be that the Court should not confirm the conviction of the appellant or regard the legal evidence as sufficient to justify the decision, unless it is satisfied that the verdict of the Jury would have been the same if no evidence had been wrongly admitted.

32. There is no reason why the same principle should not be applied to the wrongful admission of evidence as to misdirection in law. The case of misdirection is governed by the provisions contained in Section 423(2) and Section 537 of the Criminal Procedure Code. Those provisions bear a strong resemblance to the proviso to Section 4(1) of the Criminal Appeal Act of 1907 (7 Edw. VII, Cap. 23) and the decisions of the Court of Criminal Appeal in England, without being binding are, therefore, instructive. Those decisions will be found conveniently collected in Archbold's Criminal Pleading, Evidence and Practice, 25th Edition, at pages 322, 324 and 326. The decisions are all the stronger because the Court of Criminal Appeal has no power to direct a re-trial.

33. In the present case it cannot, in my opinion, be properly predicated that the verdict of the Jury would have been the same if no evidence had been wrongly admitted.

34. The result, therefore, is that the conviction and sentence should be set aside.

35. There remains the question whether a re-trial should be directed. This is a matter of, discretion and in view of all that has taken place we have decided to make no order.

36. The appellant will be discharged from his bail bond.


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