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M/S.Southern Investments ... vs State Of Kerala on 9 August, 2004
The Code Of Criminal Procedure, 1973
The Indian Penal Code

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Kerala High Court
Friday vs V.P. Shyad on 18 November, 2004
       

  

  

 
 
             IN THE HIGH COURT OF KERALA AT ERNAKULAM

                            PRESENT:

           THE HONOURABLE MR.JUSTICE N.K.BALAKRISHNAN

      FRIDAY, THE 20TH DAY OF JANUARY 2012/30TH POUSHA 1933

                   CRMC.No. 1118 of 2005 ( )
                    -------------------------
               CC.1174/2004 of J.M.F.C.-II, ALUVA
                       -------------------

PETITIONER(S)/ACCUSED 1 TO 4 :-
--------------------------------

     1. V.P. SHYAD, S/O. PAREED KHAN,
         KOYYA MANZIL, S.H. LANE, THAMMANAM, KOCHI.

     2. SADHICK, M/S. NATIONAL TIMBERS,
         KATHRAKADAVU, KOCHI.

     3. BENAZIR, M/S. NATIONAL TIMBERS,
         KATHRAKADAVU, KOCHI.

     4. SHERIFF, DRIVER, M/S. NATIONAL TIMBERS
         KATHRAKADAVU, KOCHI.

         BY ADV. SRI.SHAJI P.CHALY

RESPONDENTS/COMPLAINANT & STATE :-
-----------------------------------

     1. V.P. RASHEED, S/O. PAREEDKHAN,
         4/131-B, `E' ORIENTIAL TIMBERS, N.H. BYE PASS
         EDAPPALLY, KOCHI-24.

     2. STATE OF KERALA REPRESENTED BY
         THE PUBLIC PROSECUTOR, HIGH COURT OF KERALA
         ERNAKULAM.

         R,R1 BY SRI.SHAIJAN C.GEORGE
         R,R1 BY SRI.JOHN VIPIN
         R,R1 BY SMT.S.REKHA KUMARI
         R,R1 BY SMT.SAJITHA GEORGE
         PUBLIC PROSECUTOR SMT.JASMINE V. H.

       THIS CRIMINAL MISC. CASE  HAVING BEEN FINALLY HEARD ON
20-01-2012, THE COURT ON THE SAME DAY PASSED THE FOLLOWING:

jvt

CRL.M.C.No.1118 OF 2005


                           APPENDIX


Petitioner's Exhibits           :-


Annexure A1     :-   Copy of complaint in C.C.No.1174/04 on
the files of the Learned Judicial First Class Magistrate
Court-II, Aluva.

Annexure A2     :-   Copy of Sworn Statement of the C.C.No.
1174/04 on the files of the Learned Judicial First Class
Magistrate Court-II, Aluva.

Annexure A3     :-   Copy of the summons issued to the 1st
petitioner   by   learned  J.F.C.M.     Court-II,  Aluva dated
18/11/04.

Annexure A4     :-   Copy of the summons issued to the 2nd
petitioner   by   learned  J.F.C.M.     Court-II,  Aluva dated
18/11/04.

Annexure A5     :-   Copy of the summons issued to the 3rd
petitioner   by   learned  J.F.C.M.     Court-II,  Aluva dated
18/11/04.

Annexure A6     :-   Copy of the summons issued to the 4th
petitioner   by   learned  J.F.C.M.     Court-II,  Aluva dated
18/11/04.

Annexure A7     :-   Copy of the final report submitted by
S.I.  of   Police,   Kalamassery     Police  Station  in Crime
No.187/04 dated 29/07/04.


Respondent's Exhibits    :-     NIL.



                        //True Copy//


                          P.A. to Judge


                   N.K.BALAKRISHNAN, J.
                   --------------------------------
                  Crl.M.C. No.1118 of 2005
                  -----------------------------------
          Dated this the 20th day of January 2012


                            O R D E R

Petitioners are A1 to A4 in C.C.No.1174/2004 of J.F.C.M.-II, Aluva. Cognizance was taken based on the private complaint filed by the first respondent under Secs.447, 392 and 506(ii) r/w 34 IPC. First petitioner is the brother of the first respondent/complainant. Other petitioners are brother-in-law and near relatives of the first petitioner. It is alleged that formerly there was a partnership business under the name Oriental Timbers, conducted by the petitioners and the first respondent. That partnership business was stated to have been dissolved and thereafter a new partnership was constituted in which the first respondent and his wife were the partners. The petitioners are stated to be not the partners of that firm.

2. It was alleged that on 28.5.2004 at about midnight the petitioners with the intention of committing robbery of Crl.M.C. No.1118 of 2005 -: 2 :- the vehicles trespassed into the compound of the first respondent firm and robbed one Crain, One Tata Pick-up Van, Tiota Car, Kinetic Scooter etc. The vehicles were taken away by threatening the Watcher. It was alleged that the first respondent filed a complaint before the police on 29.5.2004 and since no crime was registered he field another complaint before the learned Magistrate on 1.6.2004. That complaint was forwarded to the police for investigation under Sec.156 (3) Cr.P.C. After questioning so many witnesses and after completing the investigation the police filed a report before the learned Magistrate referring the case as false. Thereupon the first respondent filed a protest complaint before the learned Magistrate. There, the sworn statement of the complainant/first respondent was recorded by the learned Magistrate. After considering the complaint, sworn statement etc. the learned Magistrate took cognizance of the offences as mentioned above and issued process to the petitioners.

3. Learned counsel for the petitioners would submit that the first petitioner had field a suit before the Sub Court, Crl.M.C. No.1118 of 2005 -: 3 :- Ernakulam as O.S.No.288/2004 against the first respondent and others. That suit was withdrawn by the first petitioner and his wife on 28.3.2007. Another suit was also filed by the first petitioner and his wife as O.S.No.308/2004 against the first respondent and others. It is argued by the learned counsel for the petitioners that the dispute is purely civil in nature and on that ground itself the cognizance taken by the court below has to be set aside. It was pointed out by the learned Public Prosecutor that the registration certificates of the vehicles which were alleged to have been taken away by the petitioners stood in the name of first respondent. Learned counsel for the petitioners would also submit that the vehicles alleged to have been robbed or stolen by the petitioners were in fact the properties shown in the schedule `C' to the plaint in O.S.No.308/2004. Since a specific contention was raised by the first petitioner and his wife in O.S.No.308/2004 that those vehicles are the properties of the firm or of the first petitioner and his wife, unless and until the right over the properties mentioned in the plaint is decided/declared by the Crl.M.C. No.1118 of 2005 -: 4 :- competent civil court, it cannot be said that those properties actually belonged to the first respondent.

4. Learned counsel for the petitioners would submit that after the refer/final report was filed by the police, the sworn statement of the complainant alone was recorded. No other witness was examined. The learned counsel for the first respondent/complainant would submit that the learned Magistrate has gone through the averments raised by the petitioners in the two suits which itself according to the learned counsel would prove that the allegations made in the complaint are true. The order taking cognizance has not been produced here. It seems no detailed order was passed by the learned Magistrate considering the effect of the final/refer report filed by the police and as to why or how the learned Magistrate rejected the report filed by the police and what was the material placed before the court to take cognizance. Learned counsel for the first respondent is perfectly justified in his submission that simply because the police has referred the case as false, the learned Magistrate cannot reject the Crl.M.C. No.1118 of 2005 -: 5 :- protest complaint. The learned Magistrate can certainly take cognizance based on the protest complaint but the learned Magistrate has to peruse the refer report filed by the police and all materials placed before it to find whether the cognizance is to be taken and process issued to the accused.

5. Learned counsel for the petitioners has relied upon the decision in Mahesh Chand v. B.Janardhan Reddy and Another [2003 (1) SCC 734] in support of his submission that in a case where a private complaint was dismissed without assailing any reason the learned Magistrate can take cognizance of an offence and issue process if there are sufficient grounds to proceed. Here the earlier complaint filed by the first respondent was not dismissed. The dictum laid down in H.S.Bains v. State (Union Territory of Chandigarh) [1980 (4) SCC 631] is also on the point that even if the police files a report stating that no case was made out still the learned Magistrate can take cognizance and issue process. In Mahesh Chand's case cited above it was also held that merely because the learned Magistrate has accepted the Crl.M.C. No.1118 of 2005 -: 6 :- final report the same by itself would not stand in his way to take cognizance of the offence on a protest complaint. As has been noticed earlier it seems the Watchman who was the main witness to the occurrence was not examined before the learned Magistrate; his sworn statement was not recorded. When a negative report has been filed by the police, if the learned Magistrate proceeds to take cognizance based on the materials collected by the police certainly the learned Magistrate has to consider the statements and find whether in respect of the negative report the learned Magistrate is justified in taking cognizance, as has been held in M/s.India Carat Pvt. Ltd. v. State of Karnataka and another reported in [AIR 1989 SC 885]. Here, no order taking cognizance has been placed before me. In these circumstances, the following directions are issued :-

The order taking cognizance and the process issued by the learned Magistrate in C.C.No.1174/2004 of J.F.C.M.-II, Aluva is set aside. The learned Magistrate will consider the refer report filed by the police and also the sworn statement Crl.M.C. No.1118 of 2005 -: 7 :- and other materials placed before that court by the complainant. If the complainant chooses to examine any other witnesses, sworn statements of those witnesses also can be recorded by the learned Magistrate. The learned Magistrate will pass appropriate orders giving reasons for the same. The complainant will appear before the learned Magistrate on 17.2.2012.

N.K.BALAKRISHNAN, JUDGE.

Jvt