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Cites 16 docs - [View All]
Section 124A in The Indian Penal Code
Section 153A in The Indian Penal Code
Article 19 in The Constitution Of India 1949
The Indian Penal Code
Section 24 in The Indian Penal Code
Citedby 6 docs - [View All]
Ram Nandan vs State on 16 May, 1958
Sheikh Wajih Uddin vs The State on 2 May, 1962
Debi Soren And Ors. vs The State on 24 September, 1953
Debi Soren And Ors. vs The State on 24 September, 1953
Harnam Singh Arjan Singh vs Punjab State Through The Home ... on 21 January, 1958

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Punjab-Haryana High Court
Tara Singh Gopi Chand vs The State on 28 November, 1950
Equivalent citations: 1951 CriLJ 449
Author: Weston
Bench: Weston, Khosla

JUDGMENT Weston, C.J.

1. These are four applications made on behalf of master Tara Singh against whom at the time the applications were filed two prosecutions were pending in the Court of a Special Magistrate at Karnal. The prosecutions relate each to a speech delivered by Master Tara Singh, one in July 1950 at Shahabad in the Karnal District and the other in August 1950 at Ludhiana. The prosecution in each instance was under Section 124A and 153A, Penal Code and Section 24 (a), Bast Punjab Public Safety Act.

2. Two of the four applications are under Article 228 of the Constitution. While in each objection is taken to the legality of setting up a special Court to try the particular case, and to the trial being held in the jail at Karnal, the really substantial contention is this, that the provisions of law upon which each prosecution is founded, namely, Ss. 124A and 153A, Penal Code and Section 54 (a), East Punjab Public Safety Act became invalid on the coming into force of the Constitution, as they are in restriction of the Fundamental Rights set out in Article 19 of the Constitution and are not saved by the reservations made by Clause (2) of Article 19.

3. The two other applications are in terms similar to those of the two first, but purport to be made under Article 226 of the Constitution. It is admitted before us that they have been made only by way of precaution as possibly supplementary to the first. They have not been pressed separately before us, and they have no merits independent of the first applications.

4. Upon notice being given, these matters came before us on October 30th, when the agreement of the State was expressed to our withdrawing the cases from the Magistrate under Article 228 of the Constitution an order of withdrawal has been made by us, and we have now to decide as to the present validity of the three provisions of law under which the prosecutions have been brought, and to consider what further order is required by our findings.

5. Naturally enough, the argument has centred upon Section 124A, Penal Code. Section 153A may be considered a lesser section, which prima facie at least is less likely to have survived than 9. 124A. The learned Attorney General has conceded before us that the case of Section 24 (a), Public Safety Act must be taken to be covered by the recent decision of the Supreme Court holding Section 7 (1)(c) of the same Act to be void Brij Bhusan v. The State of Delhi, .

6. Mr, Chatterji for the petitioner has taken us through the history of the interpretation of Section 124A, and some brief reference to this history is necessary. As is well known Strachey J. in Queen-Empress v Bal Gangadhar Tilak, 22 Bom. 112 at p. 135 gave his interpretation of the scope of the section in words of which the most material are these :

The offence consists in exciting or attempting to excite in others certain bad feelings towards the Government, It is not the exciting or attempting to excite mutiny or rebellion, or any sort of actual disturbance, great or small. Whether any disturbance or outbreak was caused by these articles, is absolutely immaterial. If the accused intended by the articles to excite rebellion or disturbance, his act would doubtless fall within Section 124A, and would probably fall within other sections of the Penal Code. But even if he neither excited nor intended to excite any rebellion or outbreak or forcible resistance to the authority of the Government still if he tried to excite feelings of enmity to the Government, that is sufficient to make him guilty under the section. I am aware that some distinguished persons have thought that there can be no offence against the section unless the accused either counsels or suggests rebellion or forcible resistance to the Government. In my opinion, that view is absolutely opposed to the express words of the section itself, which as plainly as possible, makes the exciting or attempting to excite certain feelings, and not the inducing or attempting to induce to any course of action such as rebellion or forcible resistance, the test of guild.

7. This interpretation of Section 124A was expressly approved by the Privy Council when refusing leave to appeal.

8. I may pass to the decision of the Federal Court in Niharendu Dutt v. Emperor, 1942 F. C. R. 38 : (A.I.R. (29) 1942 F. C 22 : 43 Cr,L.J. 504) where an endeavour was made to restrict the scope of Section 124A. It was held, in the words of Sir Maurice Gwyer C.J. :

The acts or words complained of must either incite to disorder or must be such as to satisfy reasonable men that that is their intention or tendency.

9. The Privy Council, however, in Emperor v. Sadashiv Narayan, 49 Bom, L. R. 526 : (A.I.R. (34) 1947 P.C. 82 : 48 Cr. L.J. 79l) held that it was not possible to accept the test laid down by the Federal Court in view of the statutory definition of the offence existing in the section. It was said (p. 530 of the report):

It is sufficient for their Lordships to adopt the language of Straohey J. as exactly expressing their view in the present case.

10. Lastly there is the recent decision of the Supreme Court, already mentioned, declaring Section 7 (1)(c), East Punjab Public Safety Act void under Article 19. At about the same time another case came before the Supreme Court relating to the validity of a section of the Madras Maintenance of Public Order Act (XXIII [23] of 1949), whereunder an order had been made prohibiting the entry into and circulation in the State of Madras of weekly journal. The two oases appear to have been disposed of together, In the majority judgment of the Court in the Madras case there was reference to and discussion of Section 124A, and I think there can be no room for doubt that the statement of its proper interpretation, made by the Privy Council in Sadashiv Narayan's case, (49 Bom. l. r. 526 : A.I.R. (34) 1947 P.C. 82 : 48 Cr. It. J. 79l) was accepted by the Supreme Court as being beyond question.

11. The learned Attorney General suggested to us that the Supreme Court referred to Section 124A only in passing, that there was no express approval given to the interpretation of the section by the Privy Council, and that the Courts in India no longer are bound by decisions of the Privy Council. But even assuming that we are free to come to our own conclusions, I can see no escape from the logic of Strachey J. in the passage I have set out. In England where there is no statutory definition of seditious libel, the offence in a particular case maybe said to mean, no more and no less than what a jury of twelve think it ought to mean (see Dicey's Law of the Constitution, Edn. IX at p. 246). The present validity of Section 124A must be judged in the light of what the section itself says.

12. There can be no dispute that Section 124A is a restriction on the freedom of speech and expression which is guaranteed to all citizens by el. (1) of Article 19 of the Constitution. The question is whether the section is saved by Clause (2) of Article 19. The material parts of the two clauses are as follows :

19. (1) All citizens shall have the right

(a) to freedom of speech and expression:

(2) Nothing in Sub-clause (a) of Clause (1) shall affect the operation of any existing law in so far as it relates to, or prevent the State from making any law relating to, libel, slander, defamation, contempt of Court or any matter which offends against decency or morality or which undermines the security of, or tends to overthrow, the State.

13. It was urged by the learned Attorney General that the last eleven words of Clause (2) are really very wide, and he claimed that any act made punishable by Section 124A even on the interpretation given by Strachey J, is something which undermines the security of or tends to overthrow the State. I am not able to accept this contention. As pointed out in the passage from the charge of Strachey J. which I have set out, the offence consists in exciting or attempting to excite in others certain bad feelings towards the Government. The further consequences which may follow the commission of the offence are immaterial. India is now a sovereign democratic State. Governments may go and be caused to go without the foundations of the State being impaired. A law of sedition thought necessary during a period of foreign rule has become inappropriate by the very nature of the change which has come about. It is true that the framers of the Constitution have not adopted the limitations which the Federal Court desired to lay down. It may be they did not consider it proper to go so far. The limitation placed by Clause (2) of Article 19 upon interference with the freedom of Speech, however, is real and substantial. The unsuccessful attempt to excite bad feelings is an offence within the ambit of Section 124A. In some instances at least the unsuccessful attempt will not undermine or tend to overthrow the State. It is enough if one instance appears of the possible application of the section to curtailment of the freedom of speech and expression in a manner not permitted by the constitution. The section then must be held to have become void. As was said by the Supreme Court at p. 424 of the report already cited, Romesh Thapper v. The State of Madras, . "Where a law purports to authorise the imposition of restrictions on a fundamental right in language wide enough to cover restrictions both within and without the limits of constitutionally permissible legislative action affecting such right, it is not possible to uphold it even so far as it may be applied within the constitutional limits, as it is not severable. So long as the possibility of its being applied for purposes not sanctioned by the constitution cannot be ruled out, it must be held to be wholly unconstitutional and void."

14. A last argument has been raised by the learned Attorney-General based upon Article 372(1) of the constitution and para. 28, Adaptation of Laws Order, 1950. Article 372(1) of the constitution provides that notwithstanding the repeal by the constitution of the Indian Independence Act, 1947, and the Government of India Act, 1935 and its amendments, but subject to the other provisions of this constitution, all the law in force in the territory of India immediately before the commencement of this constitution shall continue in force therein until altered or repealed or amended by a competent Legislature or other competent authority. As the continuance of law is made expressly subject to provisions of the constitution other than Article 395, Article 372 can be of no assistance to the continuing validity of Section 124A or any other section of the Code. By the Adaptation of Laws Order and its schedules certain Acts were repealed and certain amendments to others clearly required by the constitution were made. Most of these amendments wore matters of form. Para. 28 of the order is in these terms :

28Any Court, Tribunal or authority required or empowered to enforce any law in force in the territory of India immediately before the appointed day shall, notwithstanding that this order makes no provision or insufficient provision for the adaptation of the law for the purpose of bringing it into accord with the provisions of the constitution, construe the law with all such adaptations as are necessary for the said purpose.

I cannot agree that this para, gives to the Courts authority to remodel the law so as to make good what otherwise would become void under the constitution. The purpose of the para, appears to be that the Courts shall not refuse to apply a law after the coming into force of the constitution by reason only that by the schedules to the order, expressions appearing in the statute have not been amended so as to be in conformity with the constitution. If in any statute for the word "Province" the word "State" or some expression embodying the word "State" has not been substituted, the Courts shall not refuse to administer that statute on that account. The para, cannot empower the Courts to give a construction which on the plain language of a particular statute is not justified.

15.I think, therefore, that the conclusion must be that Section 124A, Penal Code, ha3 become void as contravening the right of freedom of speech and expression guaranteed by Article 19 of the constitution.

16. dverting to Section 153A it appears in chap. VIII, Penal Code, which chapter is headed : "Of Offences against the Public Tranquillity." In the English text-book definitions of sedition or seditious libel the aubstance both of 3.124A and of Section 153A is usually embodied; and, as I have mentioned earlier, Section 153A may be considered of the nature of a lesser offence in relation to Section 124A. The gist of the offence under Section 153A is the promotion or attempt to promotion of feelings of enmity or hatred between different classes of citizens of India. As in the case of Section 124A, no doubt many acts falling under Section 153A will be acts undermining or tending to overthrow the State. But I think there can equally be no doubt that many acts made punishable by Section 153A will not in any way undermine the security of or tend to overthrow the State; and here again tha unsuccessful attempt may well have no result whatever. It seems to me that Section 153A must follow Section 124A and I would hold therefore that this section also has become void as providing an unwarranted restriction on the freedom of speech and expression.

17.Section 24 (a), East Punjab Public Safety Act makes punishable the making of any speech if such speech (i) causes or is likely to cause fear or alarm to the publio or to any seotion of the publio and (ii) furthers or is likely to further any activity prejudicial to the publia safety or maintenance of public order. As it is conoeded by the learned Attorney.General that the invalidity of this provision is concluded by the decision of the Supreme Court upon Section 7 of the same Act I do not think it is necessary to dis- cuss the matter further.

18.In the result, therefore, all three provisions of law under which the two prosecutions were initiated and were being conducted must be held to be void and we must therefore quash the proceedings and direct that the accused Master Tar a 8ingh be set at liberty forthwith. 19. Khosla J.I agree.the proceedings and direct that the accused Master Tar a Singh be set at liberty forthwith.

19. Khosla, J.I agree.