SASHANI BALA DEVI COMPLAINANT Vs. KISHORI MOHAN DAS ACCUSED
LAWS(CAL)-1970-7-17
HIGH COURT OF CALCUTTA
Decided on July 24,1970

SASHANI BALA DEVI COMPLAINANT Appellant
VERSUS
KISHORI MOHAN DAS ACCUSED Respondents

JUDGEMENT

- (1.) HAVING read the Letter of Reference of the learned Sessions Judge of burdwan and heard the learned Advocates on both sides, I think this Reference must be accepted.
(2.) FROM the facts stated in the Let tween the present petitioner accused and the opposite-party complainant a bona fide dispute of a civil nature is pending decision by a competent court in regard to the possession of certain immovable property. The complainant-opposite-party alleged in the petition of complaint before the Magistrate of Burdwan against the present petitioner kishori and others that on 22. 11. 68, the petitioner and others committed theft in respect of cut jute which had been kept gathered on a certain plot of land belonging to the complainant-opposite-party. After taking initial ejahar of the complainant, the Magistrate directed the local police to make an enquiry and report. An enquiry was held by the Police and the report was submitted which indicated that in respect of the land in question there was a deed of gift by the complainant in favour of the accused. Subsequently, the complainant filed another petition praying for judicial enquiry. A learned magistrate held the judicial enquiry reporting that the controversy involved a civil dispute. On 30-9-69 the Magistrate summoned the accused persons including the present petitioner under section 379 of the Indian Penal Code. The petitioner approached the learned sessions Judge with a prayer for quashing the proceeding against him. On 25. 4. 67, the complainant filed a suit against the petitioner in the Munsif court, Burdwan, for cancellation of the deed of gift, she had executed in favour of the accused petitioner on the ground that it was obtained by fraud. That suit was pending decision at the time when the alleged offence was committed by the petitioner. The petitioner claimed possession under the deed of gift in the land in question from which the petitioner was alleged to have had cut down growing jute and committed theft in respect thereof as was complained of by the opposite party complainant Sashani Bala Debi.
(3.) IT is clear from the facts stated in the Letter of Reference by the learned Sessions Judge that the petitioner-accused has raised a bona fide dispute of a claim of civil nature in regard to the possession in the land in question. The petitioner claimed that while in possession of the land obtained under a deed of gift from the opposite party he grew jute and cut it and had not committed any theft in respect of the jute. The complainant-opposite-party, before the alleged occurrence of theft had taken place, went to a civil court of competent jurisdiction for cancellation of the deed of gift in respect of the land in which the petitioner claimed possession under the deed of gift at the time of the alleged theft allegedly committed by him of the jute allegedly grown by him on the land obtained by him and possessed by him under a deed of gift from the complainant opposite party.;


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