MANAGOBINDA MOHAPATRA Vs. STATE OF ODISHA
LAWS(ORI)-2020-8-9
HIGH COURT OF ORISSA
Decided on August 20,2020

Managobinda Mohapatra Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

S.K.SAHOO,J. - (1.) This is the oldest Single Judge Bench criminal appeal of this Court. It was presented on 22.04.1988, admitted on 27.04.1988 and the appellant was directed to be released on bail and realization of fine amount was stayed. After its admission, the case was listed before different Benches on different occasions for hearing but it was adjourned either on the prayer of the learned counsel for the appellant or learned counsel for the Vigilance Department. The matter was listed before me for hearing on 06.08.2020 and I took up the matter through Video Conferencing. The report of the Superintendent of Police, Vigilance Cell, Cuttack revealed that it was intimated to the appellant that the matter would be taken up on 06.08.2020. In spite of that, none appeared on behalf of the appellant. Since the appeal was pending before this Court for more than thirty years, in presence of the learned Senior Standing Counsel for the Vigilance Department, Mr. Deba Prasad Das, Advocate who is having extensive practice on criminal law for more than thirty five years, both in the trial Court as well as before this Court was appointed as Amicus Curiae to conduct the case for the appellant and the Registry was directed to supply the paper book to Mr. Das by 07.08.2020 and to intimate him that the matter would be taken up for hearing in the week commencing from 10.08.2020. Accordingly, Registry supplied the paper book to Mr. Das. On 13.08.2020 when the matter was again listed for hearing and it was taken up through video conferencing, Mr. Das, learned Amicus Curiae was ready for hearing but the learned counsel for the appellant who had filed the criminal appeal in the year 1988 appeared and sought for two weeks adjournment which was refused and accordingly, the hearing was taken up and concluded on that date itself and the judgment was reserved. Mr. Das, learned Amicus Curiae took time till 17.08.2020 to file his written note of submission and accordingly he also filed the same. In the case of Bani Singh and others Vs. State of Uttar Pradesh, 1996 2 OrissaLR 216,(SC) a three Judge Bench of the Hon'ble Supreme Court was called upto to decide the question as to whether the High Court can dismiss an appeal filed by the accused-appellant against the order of conviction and sentence issued by the trial Court, for non-prosecution. Considering the provisions under sections 385 and 386 of Cr.P.C., it was held that the law does not envisage the dismissal of appeal for default or non-prosecution but only contemplates disposal on merits after perusal of the record. It was further held that the law does not enjoin that the Court shall adjourn the case if both the appellant and his lawyer are absent. If the Court does so as a matter of prudence or indulgence, it is a different matter, but it is not bound to adjourn the matter. It can dispose of the appeal after perusing the record and the judgment of the trial Court. If the accused is in jail and cannot, on his own, come to Court, it would be advisable to adjourn the case and fix another date to facilitate the appearance of the accused/appellant if his lawyer is not present. If the lawyer is absent, and the Court deems it appropriate to appoint a lawyer at State expense to assist it, there is nothing in the law to preclude it from doing so. The ratio laid down in the case of Bani Singh (supra) was followed in the case of K.S. Panduranga Vs. State of Karnataka, 2013 3 SCC 721 wherein it was held that the High Court cannot dismiss an appeal for non-prosecution simplicitor without examining the merits and the Court is not bound to adjourn the matter if both the appellant or his counsel/lawyer are absent. The Court may, as a matter of prudence or indulgence, adjourn the matter but it is not bound to do so. It can dispose of the appeal after perusing the record and judgment of the trial Court. If the accused is in jail and cannot, on his own, come to Court, it would be advisable to adjourn the case and fix another date to facilitate the appearance of the appellant-accused if his lawyer is not present, and if the lawyer is absent and the Court deems it appropriate to appoint a lawyer at the State expense to assist it, nothing in law would preclude the Court from doing so. In the case of Shridhar Namdeo Lawand Vs. State of Maharastra, 2013 10 SCALE 52, a three Judge Bench of the Hon'ble Supreme Court held that it is the settled law that Court should not decide criminal case in the absence of the counsel for the accused, as an accused in a criminal case should not suffer for the fault of his counsel and the Court should, in such a situation must appoint another counsel as an amicus curiae to defend the accused. In the case of Christopher Raj Vs. K. Vijayakumar, 2019 7 SCC 398, it was held that when the accused did not enter appearance in the High Court, the High Court should have issued second notice to the appellant-accused or the High Court Legal Services Committee to appoint an Advocate or the High Court could have taken the assistance of Amicus Curiae. When the accused was not represented, without appointing any counsel as Amicus Curiae to defend the accused, the High Court ought not to have decided the criminal appeal on merits. Thus, a criminal appeal against the judgment and order of conviction and sentence passed by the trial Court cannot be dismissed for default owing to the absence of the appellant or his counsel. If on the date when such criminal appeal is listed for hearing, the counsel does not appear, it is the duty of the appellate Court to engage an advocate well versed in criminal law as Amicus Curiae to conduct the case for the appellant and give sufficient time to him to prepare the case by providing him the paper book and other necessary documents. A panel list of advocates ready and willing to act as Amicus Curiae is required to be prepared in advance. Of course, the Court can engage any other advocate beyond such panel list to act as Amicus Curiae. It is general judicial experience that most of the time when old criminal appeals are listed for hearing where the appellant is on bail and realization of fine amount has been stayed, neither the learned counsel for the appellant nor the State counsel shows any interest to argue the matter and they pray for adjournment on some grounds and when the Court accepts the prayer taking into account the difficulty expressed by the learned counsel, the disposal of the appeal gets delayed. Unless there are compelling circumstances, the Courts should not adjourn the hearing of the old matters on mere asking of the learned counsel of either side. It is the duty of the learned counsel for the respective parties to discharge their duties as Officers of the Court and act objectively and dispassionately and assist the Court in early disposal of the cases particularly the old ones. Unless there is active cooperation from the Bar and able assistance, it would be a herculean task for the Court to dispose of the matters early in the event of which pendency would increase which would be felt like a "Democles sword" hanging over the head of judiciary.
(2.) The appellant Managobinda Mohapatra along with coaccused Laxmidhar Pani and Satyanarayan Chand faced trial in the Court of learned Special Judge, Bhubaneswar in T.R. Case No. 01 of 1982 for offences punishable under sections 409, 467, 471, 477-A read with section 120-B of the Indian Penal Code and section 5(1)(c) read with section 5(2) of the Prevention of Corruption Act, 1947 (hereafter '1947 Act'). The learned trial Court vide impugned judgment and order dated 06.04.1988, though acquitted the appellant of the charge under section 120-B of the Indian Penal Code and also the co-accused persons of all the charges but found the appellant guilty of the offences under sections 409, 467, 471, 477-A of the Indian Penal Code and section 5(1)(c) read with section 5(2) of the 1947 Act and sentenced him to undergo rigorous imprisonment for two years for the offences under sections 409, 467, 477-A of the Indian Penal Code and section 5(1)(c) read with section 5(2) of the 1947 Act and further sentenced to undergo rigorous imprisonment for one year for the offence under section 471 of the Indian Penal Code and to pay a fine of Rs.2,400/- (rupees two thousand four hundred), in default, to undergo further R.I. for three months on each count with a further direction that the sentences are to run concurrently. The State of Odisha preferred Government Appeal No.07 of 1989 challenging the order of acquittal of the coaccused Laxmidhar Pani which has been dismissed as infructuous on 11.04.2008 on account of death of the said co-accused.
(3.) The prosecution case, as per the first information report lodged by Shri Bipin Bihari Mohapatra (P.W.18), Inspector Vigilance, Intelligence Cell, Cuttack on 21.05.1980 before the Superintendent of Police, Vigilance, Central Division, Cuttack is that in course of Vigilance enquiry, it revealed that the coaccused Lakshmidhar Pani, O.A.S., Ex-Tahasildar, Jaleswar was functioning as Executive Officer, Jaleswar N.A.C. from 14.12.1967 to 10.11.1972 whereas the appellant was the Clerk dealing with accounts and co-accused Satyanarayan Chand was the Sub-Assistant Engineer of Jaleswar N.A.C. during the period 1969-71. By virtue of letter No.4732 dated 07.03.1969 of the Tribal and Rural Welfare Department, Government of Odisha, a sum of Rs.6,000/- (rupees six thousand) was sanctioned to Jaleswar N.A.C. for construction of five houses for Scheduled Caste people engaged in un-cleaned occupation of the N.A.C. The said amount of Rs.6,000/- was drawn by the co-accused Laxmidhar Pani from Balasore Treasury vide T.V. No.117 dated 20.03.1969 and credited to P.L. accounts of the N.A.C. on the same day. From the records, it appeared that an utilization certificate showing expenditure of Rs.6,000/- in providing housing facilities to the sweepers was furnished by the coaccused Laxmidhar Pani on 10.04.1972 although no houses had been actually constructed for the sweepers and no land had been acquired by the N.A.C. nor any land was alienated by the Revenue Department for the said purpose and even no site selection was made. The construction of the houses was shown to have been done in case of five sweepers of the N.A.C. namely Kartika Mukhi (P.W.11), Jatindra Ghadai (P.W.12), Puniti Mahal, Tuni Mirdha and Narendra Mukhi which was found to be not true and payment of Rs.1,200/- to each of the sweepers was also shown. The appellant reflected the expenditure in the Cash records on 31.05.1971 and the co-accused Satyanarayan Chand, Sub-Assistant Engineer also recorded false measurements regarding the construction work. The co-accused Laxmidhar Pani had falsely recorded check measurement. It is the further prosecution case as per the first information report that the appellant and the two co-accused persons namely Laxmidhar Pani and Satyanarayan Chand misappropriated Rs.6,000/- by manipulating and forging official records. ;


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