Case BriefsHigh Courts

Orissa High Court: The Bench of Dr A.K. Mishra, J., dismissed an application filed under Section 439 CrPC for a successive bail to release the petitioner. The earlier bail petition was rejected considering the nature and gravity of accusations and stage of trial in a case involving tender fixing. Mr Asok Mohanty, Senior Counsel for the petitioner submitted that after rejection of bail, six witnesses had already been examined and none of them had implicated the accused-petitioner. It was further submitted that if the statements under Section 161 CrPC were seen, the non-disclosure of the complicity of accused-petitioner in the Court would be a pre-trial punishment. Also, another co-accused person had already been released on bail. Additional Standing Counsel, Mr S. Dash opposed the bail stating that certain witnesses were declared hostile and the threat perception to the witnesses could not be ruled out. Further, the present petitioner could not have been said to be in a similar footing as the co-accused person who was released on bail had no criminal antecedent.

The Court held that substantive evidence of some witnesses recorded in the court during trial cannot be the basis to maintain a successive bail petition when other evidence by prosecution is to be brought. Added to that, the present petitioner did not stand in a similar footing as the co-accused person who has already been released on bail. The Court, considering the gravity of allegations, accusations and threat perception which were still available to the witnesses, rejected the application. [Batu v. State Of Odisha, 2019 SCC OnLine Ori 124, Order dated 14-03-2019]

Case BriefsSupreme Court

Supreme Court: The Bench comprising of N.V. Ramana and M.M. Shantanagoudar, JJ. while allowing an appeal, set aside the impugned order of the Gujarat High Court which clearly violated the settled principles of criminal law jurisprudence and statutory prescriptions.

The brief facts of the case were that, an FIR was lodged against Respondent 2 under Sections 376(2)(f) and 376(2)(i) IPC and Sections 4, 5(c)(f)(m), 6, 8, 9(c)(f)(m) and 10 of  the POCSO Act, by the appellant who was the grandmother of the victim. In the present case, the victim was a minor aged 7 years. Respondent 2 was apprehended and charge sheet was filed for the same following which the bail application filed by Respondent 2 was granted by the High Court.

The main issue as pointed out to the Court was that the High Court’s order was in clear violation of the settled principles of criminal law jurisprudence and statutory prescriptions.

The reasons pointed out for the above was that the High Court had directed accused as well as the appellant along with the parents of the victim to undergo scientific tests viz., lie detector, brain mapping, and Narco Analysis. Further, the learned Judge of the High Court had in its order revealed the identity of the “victim”.

The Supreme Court on noting the facts and circumstances of the present case along with highlighting the importance of Section 439 CrPC, 1973 as the guiding principle of adjudicating a bail application, stated that, the High Court in ordering the tests as mentioned above was in contraventions to the principles of criminal law jurisprudence but also violates statutory requirements. The Court highlighted the fact that the matter was converted into a mini-trial by the High Court due to mentioning of the tests.

Further, relying on the decision of State of Punjab v. Ramdev Singh, (2004) 1 SCC 421 in regard to Section 228-A IPC, the Apex Court talked about the ‘identity of the victim’. Sections 33(7) and 23 of the POCSO Act were also mentioned pertaining to the protection of the identity of the victim. Court disapproved the manner in which the High Court adjudicated the bail application and accordingly quashed the High Court order.[Sangitaben Shaileshbhai Datanta v. State of Gujarat,  2018 SCC OnLine SC 2300, dated 29-10-2018]

Case BriefsHigh Courts

Karnataka High Court: A Single Judge Bench comprising of Budihal R.B., J., decided a criminal petition filed under Section 439 of CrPC, wherein bail was denied to the petitioner-accused in light of the fact that evidence of complainant witnesses was yet to be recorded.

The petitioner was co-accused in a criminal case registered under Sections 143, 144, 147, 148, 120(B) and 302 read with Section 149 of IPC. The petitioner had approached the Court for bail on an earlier occasion, however, his prayer was not granted. Subsequently, other co-accused were released on bail. The petitioner, in the changed circumstances, filed the instant petition praying to be enlarged on bail on grounds of parity. Learned High Court Government Pleader submitted that the weapon used in the alleged crime was recovered at the instance of the petitioner and hence, his case was not to be considered in parity of the other accused.

The High Court perused the record as well as submissions made on behalf of the parties, and found that the Court, in its earlier order referred to above, considered the entire merit of the case and rejected the bail petition. However, liberty was given to the petitioner to file fresh bail petition after recording of evidence of complainant witnesses. It was an undisputed fact that the evidence of the said witnesses was yet to be recorded. Therefore, the Court was of the opinion that it was not a fit case to exercise judicial discretion in favor of the petitioner-accused. Accordingly, bail was denied and petition was dismissed. [Philips alias Puli v. State, Crl. Petition No. 8243 of 2017, order dated 25.01.2018]