REASUT Vs. COURTNEY
LAWS(PVC)-1900-11-20
PRIVY COUNCIL
Decided on November 28,1900

REASUT Appellant
VERSUS
COURTNEY Respondents

JUDGEMENT

- (1.) In this matter a Rule was issued on the District Magistrate to show cause, why the sentence should not be modified on the ground that this was a very trifling theft, and that, so far as appears from the record, it was the petitioner's first offence.
(2.) The trial before the Deputy Magistrate was summary, but the age of the accused, who is a mere boy, has not been found. He is stated to have been found abstracting a piece of coal from a waggon, the value of which is said to be about six pies. The trying Magistrate, as already observed, without finding what the age of the boy was and without stating whether, in his opinion, he was a proper person to be an inmate of the Reformatory School, sentenced him to rigorous imprisonment for one month and in lieu thereof directed that he be detained in the School for four years. The evidence recorded is extremely slight. There is nothing to show that the petitioner was ever before convicted or what his antecedents are, and we certainly think that a sentence of one month's rigorous imprisonment was not a proper sentence for the offence committed.
(3.) Our attention has been called to the Provisions of Secs.8 and 16 of the Reformatory Act. Section 16 provides that a Court of Appeal or Revision should not alter or reverse any order passed with respect to the age of a youthful offender or the substitution of an order for detention in a Reformatory School for transportation or imprisonment. But it does not in any way take away the jurisdiction of this Court to alter or set aside the sentence, in substitution of which the order for detention is made. The power of the Court remains intact to consider the propriety or legality of any sentence passed upon a youthful offender. In that view, we are of opinion that the sentence of one month's rigorous imprisonment is an improper sentence. The accused is a young lad, for even in the descriptive roll sent up from the police, he is put down as 15 years of age, and this appears to be his first offence. We accordingly set aside the sentence of imprisonment for one month and in lieu thereof, considering the nature of the offence, direct that the petitioner do undergo a whipping of five stripes by way of school discipline and then be discharged from custody.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.