Case BriefsHigh Courts

Delhi High Court: Sunil Gaur, J., dismissed a set of petitions filed by the husband and in-laws of the deceased impugning the order whereby they were put on trial for the offence inter alia under Section 302 read with Section 34 IPC.

As per the prosecution, the deceased had made a call to Police Control Room regarding she being beaten by her in-laws. When the police reached her house, she said that she would make a complaint to the Crime Against Women Cell on the next day. Next day, when the police again reached the spot, they found broken bangles and blood on the floor. The TV was switched on with full volume. The petitioners were absconding. the deceased was found hanging from the ceiling fan.

Senior Advocate Siddharth Luthra assailed the impugned order and drew the Court’s attention to the alleged suicide note. It was pointed out that the deceased’s father had affirmed that the note was in the handwriting of the deceased. It was submitted that it was a case of suicide and there was no basis to frame a charge of murder.

The High Court was of the opinion, “No doubt, it is recorded in the post-mortem report that the cause of death, in this case, was asphyxia due to ante mortem hanging and the suicide note is in the handwriting of deceased, but this by itself cannot rule out the possibility of murder being committed by petitioners. It is so said because the suicide note is undated and the aspect of ante-mortem hanging cannot be considered in abstract…”

Noting that at the initial stage, only prima facie opinion is to be formed, the Court stated, “Whether death of deceased was homicidal or suicidal is an aspect which cannot be pre-judged at this initial stage. In any case, the presence of lividity over the back and other areas prima facie justifies framing of charge under Section 302 read with Section 34 IPC.”

In such view of the matter, the Court found no merit in the petitions and therefore the same were dismissed. [Sukhbir Kataria v. State (NCT of Delhi), 2019 SCC OnLine Del 7603, Order dated 12-03-2019]

Case BriefsHigh Courts

Gujarat High Court: The Bench of S.H. Vora, J., allowed an appeal made for granting of bail.

The facts of the case are that the appellant was booked for offences committed under Sections 306, 385 and 114 of the Indian Penal Code and Sections 3(2), 5(a) and 3(2)(v) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989. The Sessions Judge had rejected the application moved for bail in reference to this. Present appeal was filed under Section 14-A(2) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989.

The Court, considering the fact that the complaint filed by the complainant did not disclose any role against the appellant, the suicide note was silent and the FIR was registered after 27 days of delay, allowed the current appeal and the appellant was ordered to be released on bail. [Chintan Kaushikbhai Patel v. State Of Gujarat, 2019 SCC OnLine Guj 23, Order dated 10-01-2019]

Case BriefsSupreme Court

Supreme Court: A Bench comprising of Uday U. Lalit and Dr D.Y. Chandrachud, JJ. allowed an appeal filed against the judgment of Bombay High Court whereby it had quashed criminal proceedings instituted against the respondent.

According to the FIR for offence under Section 306 IPC, the daughter and son-in-law of the appellant were teachers in a village Zila Parishad School where the respondent was also a teacher. He used to call appellant’s daughter on mobile and harass her. Despite efforts of his son-in-law, the respondent continued to call and harass the appellant’s daughter. There was a verbal altercation between his son-in-law and the respondent after which the son-in-law committed suicide leaving behind a suicide note naming the respondent. The respondent approached the High Court under Section 482 CrPC seeking quashing of the FIR. Observing that prima facie the respondent did not have the intention to aid or instigate the deceased to commit suicide, the High Court quashed the FIR. Aggrieved thereby, the appellant preferred the present appeal by special leave.

The Supreme Court noted that there were definite allegations against the respondent which were supported by statement of witnesses as well as the suicide note written by the deceased. The Court was of the opinion that the High Court was not justified in entering into question whether the respondent had requisite intent to aid, instigate or abate the commission of suicide at the stage where the investigation was yet to be completed. The Court found merit in submissions of the appellant and set aside the judgment impugned. The appeal was allowed and the authorities concerned were directed to complete the investigation.[Narayan Malhari Thorat v. Vinayak Deorao Bhagat,2018 SCC OnLine SC 2571, decided on 28-11-2018]