K. KULACHANDRA SINGH AND ANR. Vs. R.K. SANAJAOBA SINGH AND ORS.
LAWS(GAU)-1970-3-5
HIGH COURT OF GAUHATI
Decided on March 17,1970

K. Kulachandra Singh And Anr. Appellant
VERSUS
R.K. Sanajaoba Singh And Ors. Respondents

JUDGEMENT

R.S. Bindra, J.C. - (1.) THE short question that arises for determination in this revision petition is whether the Magistrate has power to institute fresh proceedings Under Section 145, Criminal Procedure Code, respecting immovable property while a previous order qua that property under the said provision is still in force.
(2.) THE petitioners had secured a favourable order on 12th August, 1964, respecting a piece of land in a proceeding Under Section 145, Criminal Procedure Code against one E. Gourgopal Singh. Subsequently, they moved an application on 27 -11 -1967 before the Sub -Divisional Magistrate complaining that the present respondents, R. K. Sanajaoba Singh, Leipaklotpi Devi and Toleima Devi, were out to disturb their possession over that land, and praying that proceedings Under Section 107, Criminal Procedure Code be initiated against them. The three respondents also moved an application on the same date against the present petitioners making an identical prayer on the allegations that they were in possession of the land and the petitioners were out to disturb their possession. The Sub -Divisional Magistrate sent the two applications to the Police for enquiry and report, and the police recommended on 14 -11 -1967 action Under Section 145, Criminal Procedure Code. Consequently, the Sub -divisional Magistrate drew up proceedings under that provision of the law by his order dated 11 -12 -1967. The petitioners felt aggrieved with that order and so went in revision to the District Magistrate, Manipur, who rejected that revision by his order dated 6th May, 1968. In the instant revision petition validity of the orders made by the Sub -divisional Magistrate and the District Magistrate is assailed. It was not denied by Shri J. B. Paul, representing the petitioners, that there is conflict of authority on the point whether proceedings Under Section 145, Criminal Procedure Code respecting the subject of dispute can be started for the second time while the previous order made under that Section is still in force. However, he canvassed that the more sounder View to take is that the proceedings for the second time cannot be set afoot even though the parties to the dispute for the second time are different. In support of that contention he cited the decisions in Bahawala v. Duni Chand, 24 Cri LJ 461, A.I.R. 1924 Lah 411 and Jainath Pati v. Ramlakhan Prasad, 30 Cri LJ 840 . The first case is of the Lahore High Court. A perusal of the report reveals that the point which arose for determination before the High Court was altogether different. There the Magistrate had directed in his final order that the complainant, in whose favour the order was made, should be restored into possession of the property in dispute. The contention of the opposite party was that in terms of Section 145, as it stood then, the Magistrate had no jurisdiction to direct restoration of possession to the successful party. The High Court accepted that contention and so modified the order of the Magistrate to bring it in accord with the provisions of the then Section 145, Criminal Procedure Code. I may mention in passing that Sub -section (6) of Section 145 was amended by Act XVIII of 1923 to give power to the Magistrate to direct restoration of possession to the successful party who had been forcibly and wrongfully disposed. It would be obvious that the decision of the Lahore Court is no authority for the proposition which is urged for acceptance before this Court by Shri Paul. He banked principally on the observations made by the Lahore High Court in the last para of the report which read as under: - At the same time, if a party is declared to be entitled to possession, and the world at large is forbidden to disturb his possession, he would be entitled to take possession and no one would have any right to interfere with his doing so. If actually the direction of the Magistrate is that the world "at large is forbidden" then it may be legitimate for a party to contend that his possession cannot be disturbed by anyone. However, in the order dated 12th August 1964 no such direction was given and so the present petitioners cannot legitimately claim that the respondents herein cannot plead their possession over the land even though they may happen to be in possession thereof. Moreover, the observations of Lahore High Court reproduced above cannot be read to mean that proceedings Under Section 145, Criminal Procedure Code cannot be initiated for the second time even though the parties to the second proceedings happen to be different.
(3.) THE second authority relied upon by Shri Paul is that of Patna High Court. Undoubtedly, it lends support to his contention. However, in a later decision of the same High Court reported in , Bindhyachal v. Madho Singh, it was held that it is not correct to say that because Section 145(3) provides for local publication, therefore the question of possession is set at rest once for all and the final order Under Section 145(6) is binding on the whole world. It was held further that it is open to a Magistrate to start fresh proceedings Under Section 145 in respect of the same land when the parties to the proceeding's are not the same as in the previous proceedings. In support of this conclusion the Patna High Court relied upon a Full Bench decision of the Calcutta High Court, reported in, ILR (1903) Cal 155 Krishna Kamini v. Abdul Jubbar. Therefore, the latest view of the Patna High Court is against the contention raised by Shri Paul.;


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