SHAMIM AHMED ANSARI S/O LATE SHRI RASHID AHMED R/O 438 INDRA NAGAR COLONY V. VIHAR, DEHRADUN Vs. STATE OF UTTARAKHAND THROUGH SECRETARY HOME DEHRADUN
LAWS(UTN)-2012-4-121
HIGH COURT OF UTTARAKHAND
Decided on April 20,2012

Shamim Ahmed Ansari S/O Late Shri Rashid Ahmed R/O 438 Indra Nagar Colony V. Vihar, Dehradun Appellant
VERSUS
State Of Uttarakhand Through Secretary Home Dehradun Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) HEARD . By means of this petition moved under section 482 of Code of Criminal Procedure, 1973 (for short Cr.P.C.), the petitioner has challenged the order dated 15.02.2012, passed by the Additional Sessions Judge, Tehri Garhwal, in criminal revision no. 21 of 2010, Shamim Ahmed Ansari vs. State, whereby the order dated 01.04.2009, passed by Chief Judicial Magistrate, Tehri Garhwal, in criminal case no. 1556 of 2003, rejecting the plea of requirement of sanction under section 197 Cr.P.C., is affirmed.
(2.) SUPPLEMENTARY affidavit filed on behalf of the petitioner be taken on record. Brief facts of the case are that the present petitioner Shamim Ahmed Ansari was Executive Engineer with U.P. Milk Producers Co -operative Federation, Unit Tehri Garhwal. It appears that certain financial irregularities were came to the light of the Federation on which enquiry was made, and thereafter First Information Report was lodged against the officers of aforesaid unit in the year 2000, regarding the embezzlement made in the year 1995. On the basis of the said FIR, crime no. 367 of 2007, was registered relating to offence punishable under section 409 IPC, at Police Station Tehri. It appears that after investigation charge sheet was filed against the accused persons including the present petitioner. The trial appears to be pending since 2003, registered as criminal case no. 1556 of 2003.
(3.) IT appears that on 29.01.2008, the present petitioner moved an application for his discharge on the ground that the cognizance of the offences punishable under section 409, 120B IPC, as against him are barred for the want of sanction required under section 197 Cr.P.C.. The Chief Judicial Magistrate, vide his order dated 01.04.2009, rejected said application with the observation that in view of the principle of law laid down in Harihar Prasad vs. State of Bihar : (1972) 3 SCC 89, the commission of offence punishable under section 409 IPC read with section 120B IPC, cannot be said to been committed in discharge of any public duties as such, the offence do not attract section 197 Cr.P.C. Aggrieved by said order dated 01.04.2009, the present petitioner filed criminal revision no. 21 of 2010, before the revisional court. Learned Additional Sessions Judge, Tehri Garhwal, after hearing the parties, dismissed said revision vide impugned order dated 15.02.2012, upholding the order passed by the Magistrate. The revisional court has also relied on the principle of law laid down in Harihar Prasad (supra) and Himachal Pradesh vs. M.P. Gupta (AIR 2004 SC 730). In both the above cases, the Apex Court has taken the view that the offence punishable under section 409 IPC read with section 120 IPC, cannot be said to have been committed in discharge of public duties and does not require sanction under section 197 Cr.P.C..;


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