Skip to content


Emperor Vs. Padman Babul Mhatre - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case Number Criminal Application for Revision No. 62 of 1912
Judge
Reported in(1912)14BOMLR585
AppellantEmperor
RespondentPadman Babul Mhatre
Excerpt:
penal code (act xlv of 1860), section 499-defamation-statements made to caste-privileged communication-good faith-- statement made in protection of interest.;the accused having suspected that the complainants were given to drinking liquor made an application to the caste calling for an enquiry into the ir conduct. for this they were convicted of defamation; --; (1) that the accused were not guilty of defamation, for as members of the caste they had every right to do what they had done, so long as they acted in good faith and for this protection of the interests of the caste.;(2) that the communication was privileged, inasmuch as it was not communicated to anybody beyond the caste and all that the accused did was to complain to the caste which hail jurisdiction to enquire into the ..........because the allegations in their application to the caste were libellous, therefore, it was not a privileged communication.4. but a privileged communication means a communication which is made by a member of a caste to the other members inviting an inquiry into the conduct of persons against whom the allegations are directed.5. in this case it is not pretended that the libel was communicated to anybody beyond the caste but all that the accused did was to complain to the caste which had jurisdiction to enquire into the complaint.6. on the ground that the alleged libel was a privileged communication and was protected by the exception to section 499 of the indian penal code the rule must be made absolute and the convictions and sentences set inside and the lines, if paid, should be.....
Judgment:

1. The convictions and sentences in this application must be set aside.

2. The facts found by the trial Magistrate are : The accused having suspected that the complainants were given to drinking liquor made an application to the caste calling for an enquiry into their conduct. As members of the caste they had every right to do it, so long as they acted in good faith, with due care and attention, and for the protection of the interests of the caste.

3. The learned Magistrate has found that the conduct of the complainants warranted the suspicion entertained by the accused but he thinks that because the allegations in their application to the caste were libellous, therefore, it was not a privileged communication.

4. But a privileged communication means a communication which is made by a member of a caste to the other members inviting an inquiry into the conduct of persons against whom the allegations are directed.

5. In this case it is not pretended that the libel was communicated to anybody beyond the caste but all that the accused did was to complain to the caste which had jurisdiction to enquire into the complaint.

6. On the ground that the alleged libel was a privileged communication and was protected by the exception to Section 499 of the Indian penal Code the rule must be made absolute and the convictions and sentences set inside and the lines, if paid, should be refunded.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //