ASIM Vs. STATE OF GUJARAT
LAWS(SC)-2020-1-143
SUPREME COURT OF INDIA
Decided on January 28,2020

Asim Appellant
VERSUS
STATE OF GUJARAT Respondents


Referred Judgements :-

UNION OF INDIA VS. IBRAHIM UDDIN [REFERRED TO]



Cited Judgements :-

SANJEEV GOYA VS. GAGAN GOYAL [LAWS(P&H)-2020-3-274] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)The Appellant was convicted for an offence under Section 302 read with Section 34 and Section 114 of the Indian Penal Code (IPC) apart from Section 35 of the Gujarat Police Act, 1951. He was sentenced to life imprisonment under Section 302. Aggrieved by the conviction and sentence, the Appellant filed a criminal appeal before the High Court of Gujarat at Ahmedabad. The Appellant filed an application under Section 391 of the Code of Criminal Procedure (Cr.P.C.) seeking permission to produce additional evidence to substantiate his plea of alibi. The said application was opposed by the State. By an Order dated 10.4.2019, the High Court disposed of the application by observing that the Appellant is at liberty to submit an appropriate application at the time when the appeal is finally heard. The High Court relied upon the judgment of this Court reported in Union of India vs. Ibrahim Uddin [2012 (8) SCC 148] to hold that the application for taking additional evidence on record should be heard at the time of final hearing of the appeal. The judgment of this Court pertains to an application filed under Order XLI Rule 27 of the Code of Civil Procedure (CPC) for adducing additional evidence. The application filed by the Appellant in this case is under Section 391 of the Cr.P.C., which empowers the Appellate Court to either take evidence by itself or direct the evidence to be taken by a Magistrate or a Court of Session, if it is satisfied that the additional evidence is necessary, after recording reasons. Ms. Aastha Mehta, learned counsel appearing for the State of Gujarat submitted that the High Court was right in holding that the application under Section 391 Cr.P.C. requires to be decided when the appeal is finally heard.
(3.)Section 391 of the Cr.P.C. does not impose any restriction as to when the application filed for adducing additional evidence should be heard by the High Court. In fact, we are of the opinion that it is desirable that an application filed under Section 391 should be heard immediately after it is filed without waiting for the appeal to be finally heard.
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