VENKATKISHENRAO Vs. STATE OF HYDERABAD
LAWS(APH)-1950-9-1
HIGH COURT OF ANDHRA PRADESH
Decided on September 04,1950

VENKATKISHENRAO Appellant
VERSUS
STATE OF HYDERABAD Respondents

JUDGEMENT

- (1.) THIS is a revision petition against the order of the Session Judge at Marangal dismissing the 2nd appeal instituted before him by the revision petitioners and confirming the judgment: and order of the District Judge.
(2.) MR. Jahangir Ali, the learned Advocate for the petitioners, argued that the charge of. theft under Section 315, Hyderabad Penal Code, cannot be sustained against the accused as they had cut and gathered the standing crops of paddy on survey No. 162 under a claim of title. He has cited 28 Deccan L. R. 234 and as Deccan L. R. 278 and also Bhim Bahadur v. Emperor A. I. R. (9) 1922 Pat. 265: (21 Cr. L. J. 374) and Ziba v. Emperor A. I. B. (14) 1927 Nag. 404: (28 Cr. L. J, 949 ).
(3.) HE argued that the complainant, Venkatamma at whose instance the police started the prosecution is related to the petitioners and there was a suit for partition in the civil Court and certain other proceedings before the Revenue Authorities. In this connection this Court had on the Civil Side pronounced a judgment dated 17th Dai 1356 Fasli, by which it was decided that the appeal of Venkatamma should be allowed and that she is entitled to 1/4th share under the terms of the compromise and that her claim with regard to lands is established as per terms of the compromise. There was a list of immoveable property attached to the compromise and the survey number which is now under dispute in this revision was entered in that list, The offence is alleged to have been committed on 4th Bahaman 1356 Fasli i. e. , about two weeks after the judgment of the High Court by which the claim of the petitioners had been negatived. Under the circumstances, we are of opinion that the claim of the petitioners having been decided by a competent Court of law against them it cannot sup. port their action of cutting the standing crops and they cannot e3cape liability. In our opinion, such a claim should not be a mere pretext for protection against criminal liability. In Bhim Bahadur v. Emperor A. I. R. (9) 1922 pat. 266: (21 Cr. L. J. 374) it was held that where there was a clear plea of bona fide title in a case under Section 379, Indian Penal Code, it takes the case out of the province of the criminal Court and the Magistrate should leave the parties to have their rights determined by the civil Court. It is clear that this ruling is not helpful. There is already in this case a decision by the highest civil Court and therefore the plea of the accused cannot be regarded as bona fide.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.