Skip to content


Smt. Padi and ors. Vs. Union of India (Uoi) Through Kharia Ram - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtHimachal Pradesh High Court
Decided On
Case NumberCriminal Ref. No. 10 of 1962
Judge
Reported inAIR1963HP16,1963CriLJ760
ActsIndia Penal Code (IPC), 1860 - Section 494 and 495; ;Hindu Marriage Act - Sections 5, 11 and 17
AppellantSmt. Padi and ors.
RespondentUnion of India (Uoi) Through Kharia Ram
Appellant Advocate K.S. Sautha, Adv. on behalf of B. Sita Ram, Adv.; K.C. Pandit, Govt. Adv.
Respondent Advocate M.L. Aukta, Adv.
DispositionReference accepted
Cases ReferredChannamma v. Dhalappa
Excerpt:
- .....in the instant case it has already been noticed that at the time when the petitioner married smt. padi his wife smt. mathi was alive and there is thus no escape from the conclusion that the marriage between the petitioner and smt. padi was void. a thing which is void has no existence in the eye of law. since in the eye of law the relationship of husband and wife did not exist between the petitioner and smt. padi her subsequent marriage with another person will not attract section 494, i. p. c.4. on behalf of the respondents it has been contended that unless smt. padi obtained a decree of nullity of marriage she had no right to marry another person and she was, therefore, liable to be, convicted of the offence under section 494, i. p. c. the point missed by the learned counsel for the.....
Judgment:
ORDER

C.B. Capoor, J.C.

1. This reference and reference No. 11 of 1962 have been made by the learned Sessions Judge Mahasu recommending that the charge framed against the petitioners for offences under Sections 494 and 494 read with Sections 109, 114 and 116, I. P. C., be quashed. Charges under the aforesaid sections were framed against Smt. Padi, Sarvashri Narainu, Chet Ram, Paras Ram, Kehru, Ram Dass and Dip Ram. Two separate applications in revision against the aforesaid order were filed one by Smt. Padi, Sarvashri Chet Ram, Paras Ram, Dip Ram and Ram Das and the other by Sarvashri Kehru and Narainu--which were disposed of by the learned Sessions Judge by a common judgment and I propose to dispose of both the references by this order.

2. Briefly stated the facts giving rise to these references were that Kharia was married to Smt. Mathi about 20 years back. On 8th Manghar 2017 B. after the coming into force of the Hindu Marriage Act 1955 he contracted a marriage with Smt. Padi. Shortly after the aforesaid marriage Smt. Padi left her husband's house and went to her parent's house and contracted marriage with Narainu respondent No. 2. The aforesaid Kharia filed a complaint against the petitioners and two others. The learned Magistrate framed a charge for offences under Sections 494 and 494 read with Sections 109, 114 and 116, I. P. C. against the petitioners who filed two applications in revision against the aforesaid order and the learned Sessions Judge made the references under consideration.

3. It has not been disputed that the petitioner was married to Smt. Mathi about 20 years back or that she was alive at the time when he married Smt. Padi or that the last mentioned marriage took place after the coming into force of the Hindu Marriage Act 1955. Section 5 of the aforesaid Act inter alia provides that a marriage may be solemnized between two Hindus if neither party has a spouse living at the time of the marriage. Section 11 thereof lays down that any marriage solemnized after the coming into force of the Act shall be null and void and Section 17 emphasizes that any marriage between two Hindus solemnized after the commencement of this Act is void if at the date of such marriage either party has a husband or wife living and applies the provisions of Sections 494and 495 of the Indian Penal Code. The conjoint effect of the aforesaid sections is that if a marriage is solemnized after the commencement of the HinduMarriage Act between persons either of whom has a spouse living at the time of the marriage the marriage is void and the provisions of Sections 494 and 495 are attracted to marriages between Hindus also. In the instant case it has already been noticed that at the time when the petitioner married Smt. Padi his wife Smt. Mathi was alive and there is thus no escape from the conclusion that the marriage between the petitioner and Smt. Padi was void. A thing which is void has no existence in the eye of law. Since in the eye of law the relationship of husband and wife did not exist between the petitioner and Smt. Padi her subsequent marriage with another person will not attract Section 494, I. P. C.

4. On behalf of the respondents it has been contended that unless Smt. Padi obtained a decree of nullity of marriage she had no right to marry another person and she was, therefore, liable to be, convicted of the offence under Section 494, I. P. C. The point missed by the learned counsel for the respondent is that Section 17 of the Hindu Marriage Act does not provide that Sections 494 and 495, I. P. C., will not be attracted unless a declaration as to nullity of marriage is obtained by either party to the marriage. According to Webster's New International Dictionary Second Edition 'wife' inter alia means a woman united to a man in lawful wedlock. Thus if the marriage between the petitioner and Smt. Padi was not lawful legally she cannot be described to be wife of the petitioner.

5. On behalf of the respondents reliance has been placed upon a ruling of the Punjab High Court in the case of Mst. Payari v. Faqir Chand, AIR 1961 Punjab 167. The facts of that case were that Smt. Piyari and Faqir Chand who were both Indian Christians were married in accordance with Christian rites about 7 years back. Faqir Chand contracted another marriage according to Hindu rites with Smt. Jito. Smt. Jito brought a complaint under Section 494, I. P. C., against her husband Faqir Chand as well as against his father and the second wife and her father Sarwan. The complaint was dismissed by the learned Magistrate on the ground that the marriage between Faqir Chand and Smt. Jito was not valid according to law and as such Section 494, I. P. C., did not come into play. The matter was taken up in appeal and the order of the learned Magistrate Was set aside. The Hon'ble Court differing from the view of the Calcutta High Court in the case of Swapna Mukherjee v. Basanta Ranjan, (S) AIR 1955 Cal 533 and relying upon the cases of Mt. Allah Di v. Emperor, AIR 1928 Lah 844 (1), Sant Ram v. Emperor, AIR 1929 Lah 713, Gurbaksh Singh v. Sham Singh, 19 Pun Re 1876 Cr., In re Millard, ILR 10 Mad 218 Emperor v. Lazar, ILR 30 Mad 550 and Emperor v. Mt. Soni, AIR 1936 Nag 13 and some English cases held that for an offence under Section 494, I. P. C, it was not necessary that the second marriage should be valid according to law and that what was required was that under the law the act of undergoing marriage during the life time of the husband or wife as the case, might be was void.

6. The ratio on which the aforesaid view is based is that if a marriage is contracted by either party to a marriage in the life time of the otherparty then in the very nature of things the second marriage would not and cannot be valid. The interpretation placed on the word 'marries' as used in Section 494, I. P. C. cannot be a guide for the interpretation of the words 'husband or wife' as used in that section. In the instant case it is not the case of either party that the marriage of Smt. Padi with Narainu was invalid (except for this that according to Kharia it was solemnized in his life time) and the rule of law laid down in AIR 1961 Punj 167 (supra) is not attracted although I, with respect, find myself in agreement with it. It has been held in the cases of Usman v. Budhu, AIR .1942 Sind 92 and Benodini Howladar v. Emperor, AIR 1927 Cal 480 that in order that an offenceof bigamy can be committed, there must be at the time of the second ceremony of marriage a previous valid subsisting marriage.

7. The contention advanced on behalf of the respondents was put forward in the case of Channamma v. Dhalappa, AIR 1958 Mys 147 and was repelled. It was held in the aforesaid case that the effect of Section 17 of the Hindu Marriage Act is to make Section 494 of the Penal Code applicable to Hindus and that there was nothing in the Act forbidding a prosecution for an offence punishable under Section 494 of the Code not preceded by a declarationobtained under the provisions of the Act that the second marriage was void.

8. Thus on the proved and admitted facts no charge for an offence under Section 494, I. P. C., could legally be framed. If an offence under Section 494, I. P. C., is not made out against respondent No. 1 the other respondents could not be found to be guilty of having abetted the said offence.

9. I, therefore, accept the recommendation made by the learned Sessions Judge and quash the charges framed against the respondents. Let acopy of this order be placed on the record of Criminal Reference No. 11 of 1962.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //