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Dargahi Vs. Emperor - Court Judgment

LegalCrystal Citation
Decided On
Reported in(1925)ILR52Cal499
witness - reading over deposition to witness during examination of another witness by the court--reading over the depositions of a number of witness at the end of the day--first information given after the commencement of the police investigation--admissibility of depositions, not taken in accordance with law, when witness absent or not found--criminal procedure code (act v of 1893), sections 154 and 360--evidence act (i of 1878), section 33. - .....had been any mistakes they may be rectified at the trial.4. one of these points relates to the dacoity charge. this charge is in the following terms:-'that you, on or about the 3rd day of september 1922, at telinipara, p.-s. bhadreswar, committed dacoity in the shops, stalls and houses of hindus in and about the victoria.5. mill bazar, e.g., shops of padarat sha and sitaram and others, and thereby committed an offence punishable under section 395,1. p. c.' according to the case for the prosecution, in consequence of a dispute between mahomedans and hindus, the appellants and others who are mahomedans, raided and looted a large number of shops in the bazar. evidence has been given of the looting of as many as 60 shops. the looting of each of these shops must be held to be a separate.....

Newbould and Mukerji, JJ.

1. The eight appellants, were tried before the Sessions Judge of Hooghly and a Jury on charges of rioting and dacoity. Five of them, appellants Nos. 1, 2, 5, 6 and 7, were convicted of rioting only, and sentenced each to one year's rigorous imprisonment. Two of them, appellants Nos. 3 and 8, were convicted of dacoity only, and sentenced each to three years' rigorous imprisonment. The appellant, No. 4, was convicted on both the charges, and was sentenced to three years' rigorous imprisonment for dacoity and one year's rigorous, imprisonment for rioting: the sentences to run concurrently.

2. The first point taken in this appeal is that the trial is vitiated for failure of the trying Court to comply with the provisions of Section 360 of the Criminal Procedure Code. It is stated in the affidavit filed on behalf of the accused that the depositions were read over to the witnesses, and that, though this was done in the presence of the accused persons, it was done in such a manner that the accused persons could not hear the evidence read; and further that while the evidence of one witness was being read over to him, the evidence of another witness was being taken in the Court. To rebut this the prosecution have produced the statement made by the stenographer who read over the evidence to the witnesses. His account is that he read out the depositions of all the witnesses in the presence of all the accused persons, sitting at a place near the middle of the dock' in which the accused were standing, and he did so rather in a loud voice so as to reach the ears of all the accused, during tiffin hours, and when the v examination--of the witnesses was finished for the day. We do not attach much importance to the question whether the evidence was read sufficiently loud to be heard by all the accused. If any of the accused had any ground to object that they were unable to hear, they should have at once complained to the learned Sessions Judge, and this could have been remedied. No such complaint appears to have been made at the time, and we do not believe that the evidence was read in such a low voice that it could not be heard by the accused. But the other statement in the affidavit filed on behalf of the accused that the evidence was read over while the other witnesses were being examined is far more important. If this was done there was no compliance with the directions of Section 360 of the Criminal Procedure Code, since in that Section the intention is that the evidence should be read in such a manner that the accused can hear what is being read and take objection to it. Obviously they, could not at one and the same time listen to the evidence that is being read over and the evidence of a fresh witness that is being recorded. The statement on behalf of the accused is a statement on oath. To rebut it there is nothing but the report of the stenographer which is not on oath. The learned Sessions Judge who held the trial has been transferred, and there is consequently no report from him as to what actually happened. Under these circumstances we must hold that the sworn statement has not been rebutted by the unsworn statement. Further, even if the stenographer's statement be accepted,' the method, in which the evidence was read over would not be in accordance with the first clause of Section 360 of the Criminal Procedure Code. That clause provides that, as the evidence of each witness is completed, it shall be read over to him. That means that the evidence shall be read over before the examination of another witness is commenced. It is unnecessary to consider whether such a failure to comply strictly with the provisions of this Section would necessitate a re-trial, since, as already stated, we do not accept the stenographer's statement in preference to that in the affidavit, and the affidavit shows that there was no reading over 'in the presence of the accused' as we interpret those words. We must, therefore, hold that the trial was vitiated and a re-trial must be ordered.

3. The learned Counsel who appeared on behalf of the appellants was prepared to argue 14 other points on behalf of his clients. We have not heard him on all these points. A large number of them may not arise when the case is re-heard, since they are based on the contention that there ha I been misdirection in the charge to the Jury. At the fresh trial, if there is a fresh trial before a Jury, the charge will be based on the evidence given in that trial, and it cannot be said that there is any probability that the mistakes, if any, in this connection would be repeated. But there were certain points of law which were urged which we have thought it necessary to consider in order that if there had been any mistakes they may be rectified at the trial.

4. One of these points relates to the dacoity charge. This charge is in the following terms:-'that you, on or about the 3rd day of September 1922, at Telinipara, P.-s. Bhadreswar, committed dacoity in the shops, stalls and houses of Hindus in and about the Victoria.

5. Mill Bazar, e.g., shops of Padarat Sha and Sitaram and others, and thereby committed an offence punishable under Section 395,1. P. C.' According to the case for the prosecution, in consequence of a dispute between Mahomedans and Hindus, the appellants and others who are Mahomedans, raided and looted a large number of shops in the bazar. Evidence has been given of the looting of as many as 60 shops. The looting of each of these shops must be held to be a separate offence, and it is by no means certain that, even on the case for the prosecution, dacoity was committed every time a shop was looted. Though the number of rioters far exceeded five, it does not necessarily follow that there were as many as five persons looting each individual shop, nor does it necessarily follow that when each shop was looted there was force or violence used in every case which would make the offence the aggravated one of dacoity. However, as there must be a re-trial, it is not necessary to consider what was the effect of charging as a single dacoity what were in fact a large number of separate offences. At the re-trial it will be open to the prosecution to have charges framed in respect of one or more individual dacoities which they are prepared to prove, and the trial can proceed on those charges. But we think that charges of dacoity should not be framed against those appellants who have been acquitted of dacoity at this trial. We further think it is a matter for consideration by the officers of the Crown whether it is desirable to frame charges of dacoity at all. The, dacoities were not of the ordinary kind committed by a gang of professional thieves, but were aggravations, and no doubt serious aggravations of the riot. It is for the officers of the Crown to consider whether it would not be sufficient at the re-trial to proceed on the charge of riot only.

6. We have been asked by the learned, counsel for, the accused to make a special recommendation in the case of the 8th appellant, Abdul Gani Jamadar. We are informed that he has already been convicted both of rioting and of -dacoity in connection with this occurrence; for the former he has been sentenced to, one year's, and for the latter to two years' rigorous imprisonment. In consequence of a previous conviction on the charge of a rioting the learned Sessions Judge directed the Jury that they should not convict him on the charge of rioting framed against him at this trial, and we hold that this was a proper direction. It seems to us worthy of consideration whether it is desirable that he should be again charged in respect of another dacoity arising out of the same occurrence.

7. Another point of law on which there is said to have been an error committed was in regard to the first information. It was urged that the first information was not really the first information, as it was recorded by the police officer after he had been investigating the case for two hours or more. We hold that, having regard to the facts that have been placed before us, this information must be held to be an information which was recorded under Section 154. Though some enquiry was made before this information was recorded, it could not be an investigation under Chapter XIV of the Code of Criminal Procedure, since before there could be an investigation under that Chapter there must be an information given to an officer in charge of a police-station, and reduced to writing by him. No such information had been recorded until the statement Ex. 10 was taken in this case. Our attention has been drawn to several rulings on this point. It is unnecessary to discuss them in detail, but in some of them the facts will be found to differ on this point that the information had been recorded prior to the recorded statement which, it was held,' could not be proved as the first information. In others of the reported cases the real point of the ruling is riot that the statement is inadmissible, but having regard to the late stage at which it was recorded it has lost a great deal of its evidentiary value. We hold there is no substance in this objection.

8. On the next point, as regards the erroneous admission of evidence, we hold that the learned Counsel for the defence made a sound contention. In the charge to the Jury the learned Sessions Judge has referred to the evidence of P. W. 77 and 100, Protap Singh and Sheo Lakhan Singh, about an incident which took place on the day after the occurrence. Their evidence is that there the appellant Basir wanted to convert Sheo Lakhan to Islamism, and threatened to beat him if he did not agree. This incident on the day after the- occurrence is totally irrelevant to either of the charges framed, and the evidence should not have been admitted.

9. The last point on which we have heard arguments relates to the depositions of nine witnesses which were admitted in evidence at the Sessions Court on the ground that the witnesses were dead or could not be found. We express no opinion as to the sufficiency of the evidence which was adduced to render those depositions admissible under Section 33 of the Evidence Act. But we must point out that, if it is sought to use these depositions at the trial, the Court must first be satisfied that they were recorded after due compliance of the provisions of Section 360 of the Criminal Procedure Code, since it is urged that they were not so recorded by the Magistrate.

10. For the above reasons we allow this appeal. We set aside the convictions of the appellants, and direct that they all, except Abdul Gani Jamadar, be re-tried on the charge of rioting. The appellants Ashgar Miya, Ramjan Sardar and Abdul Gani Jamadar may be re-tried on properly framed charges of having committed dacoity if the officers of the Crown think it necessary to do so. If no charges of dacoity are framed, the re-trial may take place before any first; class Magistrate to be selected by the District Magistrate.

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