AROON PURIE Vs. JAYAKUMAR HIREMATH
LAWS(SC)-2016-9-150
SUPREME COURT OF INDIA
Decided on September 05,2016

AROON PURIE Appellant
VERSUS
JAYAKUMAR HIREMATH Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The High Court of Karnataka has dismissed the petitions for quashing of the criminal proceedings filed by the appellants on the ground that this Court in Urmila Devi v. Yudhvir Singh [(2013) 15 SCC 624] has laid down the law that an order summoning the accused is revisable under Section 397 of the Code of Criminal Procedure, 1973 and hence the proceedings under Section 482 Cr.P.C. would not be maintainable. We disagree with the view of the High Court. On a plain reading of the judgment of this Court in Urmila Devi v. Yudhvir Singh (supra) no such proposition of law has been laid down. In fact, in paragraph 21.3 this Court has held to the contrary i.e. the power under Section 482 would always be available to challenge an order issuing process or summons.
(3.) The above apart, from the materials on record it appears that the accused appellants in the present appeals have and maintain residence beyond the local jurisdiction of the learned trial Court. Under the provisions of Section 202(1) Cr.P.C. it was, therefore, mandatory for the learned Magistrate to hold an inquiry either by himself or direct an investigation by the Police prior to the issuance of process. Admittedly, the same had not been done. If the aforesaid mandatory provisions of Section 202(1) Cr.P.C. had not been followed, the learned trial Court would not have the jurisdiction to issue process/summons as has been done.;


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