MUKANIA Vs. ACHALIA
LAWS(RAJ)-1952-2-3
HIGH COURT OF RAJASTHAN
Decided on February 19,1952

MUKANIA Appellant
VERSUS
ACHALIA Respondents


Referred Judgements :-

SITA RAM V. THE STATE [REFERRED TO]
BHARAT KISHORE V. JUDHISTIR MODAK [REFERRED TO]
U PO YONE V. EMPEROR [REFERRED TO]



Cited Judgements :-

GIRIRAJ SINGH VS. STATE [LAWS(ALL)-1963-11-5] [REFERRED TO]
YERRA NARASIMHAGARI NARASIMHA REDDI VS. STATE [LAWS(APH)-1960-10-8] [REFERRED TO]
MANPHOOL VS. STATE [LAWS(MPH)-1959-11-8] [REFERRED TO]
MAHABIR PRASAD AGARWALA VS. STATE [LAWS(ORI)-1957-8-4] [REFERRED TO]
JAGABANDHU BEHERA VS. KSHETRABASI SAMAL [LAWS(ORI)-1967-5-2] [REFERRED TO]
SHANKARLAL BHOLARAM VS. MOHAMMAD AYYUB MADARAN MOMIN [LAWS(BOM)-1959-8-9] [REFERRED TO]
SD HUSSAIN VS. SHAIK NAZEER [LAWS(APH)-2006-11-58] [REFERRED TO]
STATE VS. SALU [LAWS(RAJ)-1962-2-25] [REFERRED TO]
STATE VS. DHOOLSINGH [LAWS(MPH)-1957-6-2] [REFERRED TO]
CHARITAR JHA VS. GOBIND SAH [LAWS(PAT)-1973-2-19] [REFERRED TO]


JUDGEMENT

Wanchoo, C.J. - (1.)This is a reference by the Additional Sessions Judge of Balotra and has arisen in the following circumstances:
(2.)Two goats belonging to Rawal Khanger Singh were stolen on the night between 8th and 9th October, 1948, In tnat connection Sardara and Mukania went to the 'Dhani' of Achalia and others and made enquiries. It is said that there was an altercation between Sardara and Mukania on the one side and Achalia and others on the other, with the result that Sardara and Mukania were attacked by Achalia and others. The police investigated the matter and prosecuted three persons namely, Achalia, Nagia and Nawia under Section 326 of the Indian Penal Code. Mukania, however was not satisfied with that prosecution and filed a complaint against nine persons. These included Achalia, Nagia and Nawia who were prosecuted by the police, two other men Mohabatia and Kir-tia and four women. Both the police case as well as the complaint case were before the same Magistrate. The Magistrate did not summon the four women but summoned Mohabatia, and Kirtia also to stand their trial He held a joint trial of the five accused, three of whom were mentioned in the police challan also, and the remaining two only in the complaint of Mukania. Eventually, the Magistrate framed a charge against Achalia only under Section 326 of the Indian Penal Code. Thereupon, there was a revision before the Sessions Judge by Mukania. This revision was directed against the discharge of Nawia, Nagia, Mohabatia and Kirtia and there was also a prayer that all of them should be charged under Sections 148 and 307 read with Section 149 of the Indian Penal Code. When the matter came up before the learned Additional sessions Judge he did not go into the question whether the discharge was correct. He relied on 'SITA RAM v. THE STATE', 1950 RLW 281 and held that the joint trial of all the five accused was illegal, as only three of them were named in the police challan while the other two were mentioned only in the complaint of Mukania. This reference came before a learned single Judge of this Court, who felt that the decision in 'SITA RAM'S CASE', was not correct, and, therefore, made a reference to a larger bench, the decision in 'SITA RAMS CASE', being by a single Judge. That is how the matter has come before us.
(3.)There is no doubt that 'SITA RAM'S CASE', 1950 RLW 281 supports the view taken by the learned Additional Sessions Judge. In that case the police had sent up a challan against Sita Ram only while the complainant had filed a complaint against Sita Ram as well as Sankardan. The learned Judge observed that since only one accused was implicated in the challan, it was obvious that the complaint which implicated both Sita Ram and Sankerdan could not be linked with it. No case has, however, been cited in support of this view. We are of opinion that the law, as stated there, goes too far.


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