Home   |   About us   |   Contact us   |   Request Callback  
 
   
ALREADY A MEMBER ?
Username
Password

Translate

This Page To:

 
RABINDRA NATH JENA V/S STATE, decided on Friday, May 3, 1991.
[ In the High Court of Orissa, Crl. Revision No. 204 of 1987. ] 03/05/1991
Judge(s) : S.C. MOHAPATRA
Advocate(s) : M/s. P. Roy, S.K. Ghose. Opposite D. Das, Addl. Standing Counsel.
Judgment Full Text : Existing LawyerServices Members, kindly login above.

Non Members, Enter your email address:- and , to request this judgment.

Alternatively, you may send a request by email to info@lawyerservices.in for the Full Text of this Judgment (chargeable).

LawyerServices Facebook Page

Judgments that may be related:-


  Suresh Chandra Jana & Another Versus State of West Bengal & Others,   11/08/2017.  

  Rama Chandra Prusty & Another Versus Bidyadhar Prusty & Others,   11/12/2015.  

  Premananda Namasudra & Another Versus State of Tripura & Others,   22/06/2011.  

  Partha Pratim Saha & Others Versus Secretary to Government of India & Others,   25/06/2010.  

  Sri Kelu Charana Jena & Others Versus State of Orissa,   05/03/2010.  

  Union of India Versus Ambika Construction,   31/03/2008.  

  Raghunath Sahoo Versus Collector & District Magistrate, Keonjhar & Others,   19/11/2007.  

  Rabi Ranjan Malick Versus State of Orissa,   21/02/2006.  

  Onkar Nath Jalan Versus Ramanand Prasad,   09/01/1970.  




#LawyerServices #bestlegalsoftware #legalsoftware #judgment #caselaw

  "1991 (2) ACC 399"  ==   ""  







    1. Accused is the petitioner in this Criminal Revision against his conviction and sentence affirmed in appeal.Petitioner a Government servant is a driver of a truck belonging to the State Government under the Superintending Engineer (P.W.D.) Sambalpur. On 2.7.1980 PW 13 who was the Superintending Engineer was coming from Sambalpur to Bhubaneswar in official work in his own car ORP 9360 engaged the accused to drive the car.Prosecution case is that while petitioner was coming from Sambalpur side driving the car in high speed with PW 13 as the occupanton National High Way No. 42 at about 5 p.m. at village Bimalabeda within Jarpada Police-station the car dashed against PW 2 a girl aged about five to six years at that time as a result of which PW 2 sustained simple injuries. Injuries were treated by the doctor (PW 10) at Angul Hospital. After causing accident the car was driven away by accused which was detained at Dhenkanal by Sadar Police-Station on basis of wireless message received. After investigation accused was charge-sheeted to face trial where he pleaded not guilty and denied the occurrence.2. On assessment of evidence trial Court found petitioner guilty of offence under Sees. 279 and 337 IPC and Sec. 118-A of the Motor Vehicles Act 1939. Convicting petitioner offences under the aforesaid section learned Sub Judge sentenced him to undergo R.I. for one month for each offence and directed the sentences to run consecutively. In appeal learned Sessions Judge maintained the conviction and sentences.3. Mr. P. Roy learned counsel for petitioner submitted that in view of discrepancy in respect of colour of car prosecution case that accused caused the accident ought to have been disbelieved. PW 2 the injured stated that a black car dashed against her. PW 4 an eye-witness stated that a black Ambassador car caused the accident. PWs 7 and 8 also stated the colour of car to be black. PW 11 stated that he got wireless message that white Ambassador car caused the accident and left the spot of accident. Submission of Mr. Roy would have substance if registration number would have also varied. Since registration number is the same both Courts are correct that the car which was driven by accused caused the accidents.4. Mr. Roy learned counsel submitted that in the maximum the car was driven in a high speed as stated by the witness. What speed would be treated as high speed varies from person to person. Besides high speed by itself may not amount to rashness or negligence in driving. It is true that high speed by itself may not amount to either rashness or negligence. In case of rash act the criminality lies in running the risk of doing such act with recklessness or indifference as to the consequence. Criminal negligence is the gross and culpable neglect or failure to exercise that reasonable and proper care and precaution to guard against injury either to the public generally or to an individual in particular which having regard to all the circumstances out of which the charge has arisen it was the imperative duty of the accused person to have adopted. This has been so explained in AIR 1968 SC 198 (Bhalachandra Woman Patha v. State of Maharashtra). To the same effect is the decision reported in AIR 1972 SC 635 (S.N. Hussain v. State of Andhra Pradesh).5. In this case witnesses clearly state that the car driven by the accused dashed against the child inside a village. It was coming in high speed. There is no dispute that accused was driving the car. He was the best person to explain the circumstances which led to the accident. PW 13 the occupant could have also stated about the rashness or negligence if any. Accused denied the occurrence. PW 13 stated that he did not know of the accident till car was detained at Dhenkanal. Both Courts on appreciation of evidence came to conclusion that the car was driven both rashly and negligently. Even if I might have taken a different view if I would have been the appellate Court. In revision I am not inclined to disturb an inference which is reasonable. Accordingly I am satisfied that accused was driving the vehicle rashly as well as negligently in this case which caused accident resulting in hurt on PW 3. Ingredients of offences under Sees. 279 and 337 IPC are fully satisfied.6. For examining whether offence under Sec. 118-A of Motor Vehicles Act 1939 was committed the provision is to be kept in mind. If reads as follows :“118-A. Punishment for offences relating to accident—Whoever fails to comply with the provisions of Clause (c) of Sub Sec (4) of Sec. 87 or of Sec. 22 or Sec. 89 shall be punishable with imprisonment fora term which may extend to three months or with fine which may extend to five hundred rupees or with both or if having been previously convicted of an offence under this section he is again convicted of an offence under this section with imprisonment for a term which may extend to six months or with fine which may extend to one thousand rupees or with both”.When evidence is clear that after causing accident accused speed away the car to be detained at Dhenkanal although he was obliged to stop the car keep it stationery to give information as provided in Sec. 87 (1) (c) he has committed the offence. Sec. 87 (1)(c) reads s follows:“87. Duty of driver to stop in certain cases—(1) The driver of a motor vehicle shall cause the vehicle to stop and remain stationary so long as may reasonably be necessary—(a) and (b)(c) When the vehicle is involved in the occurrence of an accident to a person animal or vehicle or of damage to any property whether the driving or management of the vehicle was or was not the cause of the accident or damage and he shall give his name and address and the name and address of the owner of the vehicle to any person affected by any such accident or damage who demands it provided such person also furnishes his name and address.Then petitioner has also committed offence under Sec. 118-A of Motor Vehicles Act 1939.7. Although conviction of petitioner for offence under Sees. 279 and 337 IPC cannot be disturbed question is whether two separate sentences are to be passed. Sec. 71 IPC provided for sentences to be imposed in such cases. Mr. P. Roy learned counsel for petitioner relied upon the decision reported in AIR 1939 Pat. 388 (Raghu Prasad v. Emperor) and submitted that one sentence ought to have been passed.8. Under Sec. 71 I.P.C. where anything which is an offence is made up of parts any of which parts is itself an offence the offender shall not be punished with the punishment of more than one of such offences unless it be so expressly provided. Driving on a public road either rashly or negligently so as to endanger human life as a result of which hurt is caused is an offence under Sec. 337I.P.C. Driving a vehicle rashly or negligently so as to endanger human life is a part of the offence to constitute under Sec. 279I.P.C. Hence on bare perusal of Sec. 71 with Sees. 279 and 337I.P.C. it is clear that a part of the Act i.e. driving rashly or negligently to endanger human life is part of the offence under Sec. 337 I.P.C. constituting a separate offence. It is true that Sec. 337I.P.C. does not confine itself to act of driving only and relates to any set including driving whereas Sec. 279 I.P.C. relates to act of driving a vehicle only. Where however the act of driving resulted in hurt attracting offence under Sec. 337 I.P.C. and part of it without any hurt is offence under Sec. 279 I.P.C. accused is to be punished for one offence only. This is short is what has been held in AIR 1939 Pat. 388 (supra). This decision has been dissented from the Gujarat High Court in AIR 1969 Guj. 62 (Pannalal Harishankar v. State of Gujarat). In absence of decision of this Court decision of Patna High Court before establishment of this Court is binding on me. Accordingly both on independent analysis as well as being bound by precedent I am satisfied that even though petitioner is to be convicted for offence under both Sees. 279 and 337I.P.C. the offences having been outcome of same act accused is to be punished for one offence only. Section 279 IPC provides for maximum sentence of six months or with fine which extends to Rs. 1 000/- or with both Sec. 337 I.P.C. provides for maximum sentence of six months or with fine of Rs. 500/- or with both. All others remaining the same maximum fine amount in Sec. 279I.P.C. being higher it is a graver offence than one under Sec. 337 I.P.C. Accordingly while convicting petitioner both under Sees. 279 IPC and 337 IPC he is to be punished under Sec. 279 IPC only. I may make it clear that offence under Sec. 338 IPC if committed accused would be convicted both under Sees. 279 and 338 IPC but is to be punished for offence under Sec. 338 IPC only as offence under Sec. 338 IPC is graver providing for higher punishment. This is the effect of Sec. 71 IPC.9. Coming to the question of sentence in this case it is found from record that accused is driver of a Government truck. On direction of PW13 his superior officer who has control over him accused drove his private car which caused the accident. Although PW 13 estates that in absence of a driver superior officer can give direction to another to drive a vehicle it cannot apply to driving of personal vehicles. That would amount to utilising Government servants for personal work. It is not known whether accused would be entitled to be compensated for his travel as a driver under the Orissa T.A. Rules. When PW 13 an officer much higher in rank escapes from his irregularities I am not inclined to impose such punishment on accused which would affect his employment itself. Accordingly I would modify the sentence and impose fine of Rs. 100/- for offence under Sec. 279 IPC while convicting him for offence under Sec. 279 and 337 IPC and impose fine of Rs. 100/- for offence under Sec. 118-A of the Motor Vehicles Act 1939 in the peculiar circumstances of the case. In default of payment of fine petitioner shall undergo simple imprisonment for seven days on each count10. A question of jurisdiction of Sub Judge to exercise power of judicial Magistrate First Class for trying the accused may arise in this case. Under the Code of Criminal Procedure Criminal Courts are classified. Normally a Court of Judicial Magistrate First Class is to be established by State Government under Sec. 11 Cr.P.C. to which High Court appoints a Presiding Officer. Such Presiding Officer exercises powers of the Court established. Only special powers which normally are not to be exercised by such Courts are to be vested on officers appointed as Presiding Officers as per provision of the Code. There may not be any prohibition for an officer to be Presiding Officer of two Courts; a Civil Court established under the Orissa Civil Courts Act and a Criminal Court established under Code of Criminal Procedure. However a Court must have been established by State Government to which High Court gets jurisdiction to appoint a Presiding Officer. I need not consider this question in the present case as investigation of some facts would be necessary and in case it is found that Subordinate Judge has no jurisdiction to try the accused as Presiding Officer in a Court of Judicial Magistrate First Class if no such Court established by State Government at Angul is available for the Sub Judge to be appointed by High Court as Presiding Officer of the Court trial may have to continue afresh. That would be detrimental to petitioner. I may make it clear that consent or acquiescence by accused cannot confer jurisdiction. It is however open to petitioner to raise the question of jurisdiction if his conviction and sentence is sought to be utilise later to his detriment.11. In the result Criminal Revision is dismissed subject to modification of sentence.