PRINCIPAL DISTRICT AND SESSIONS JUDGE, SYED JAVID AHMAD Vs. MUNEER-UD-DIN SHAWL
LAWS(J&K)-2006-12-27
HIGH COURT OF JAMMU AND KASHMIR
Decided on December 18,2006

Principal District And Sessions Judge, Syed Javid Ahmad Appellant
VERSUS
Muneer -Ud -Din Shawl Respondents

JUDGEMENT

- (1.) THIS reference owes its origin to the complainant made by the Principal District and Session Judge Anantnag Mr. Syed Javid Ahmad (complainant for short) seeking initiation of contempt proceedings against an advocate namely Mr. M. D. Shawl (contemnor hereinafter). This reference is based on the facts that a violation of the traffic regulations had resulted in a challan against the contemnor which culminated in fine imposed upon him by the learned District Mobile Magistrate, annoyance whereof against the learned Magistrate was given vent by the contemnor Advocate through a complaint filed before the complainant. The complaint was enquired into and the finding went against the contemnor which is the basic reason for the grouse registered in writing. No doubt, a fair criticism has to be accepted as an aid to the court, helpful for correction of errors but it cannot be allowed to be used as a weapon to overawe a Judicial Officer. It is seen that the contemnor has not spared the learned Mobile Magistrate even, because he has passed an order on the judicial side imposing a fine upon the Contemnor. Utterance in the complaint make the defiance manifest which essentially emanates from dismissal of the complaint by the complainant -Principal District Judge filed against the learned Magistrate giving cause to an inference that fairness on the part of the Principal District Judge is the cause of the complaint which has become subject matter of this contempt. It goes without saying that floating of such complaints if permitted, the fall out will be inability of the Judicial Officer to operate freely and fearlessly making impartial adjudication impossible. To get rid of the menace, sense of responsibility has to be inculculated and it has to be ensured that the verdict of the Court is respected.
(2.) IN the factual matrix aforementioned 1am of the opinion that the comment made against the learned Principal District Judge is not based on the true facts, therefore, not an honest comment. Yet in view of the unconditional apology filed on affidavit followed by repentance expressed in the Open Court by the Advocate Contemnor himself, I hope and trust that there will be no repetition. Situated thus the proceedings are dropped.;


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