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Dayanand R. Kalle Vs. N.R. Pura Tq. and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKarnataka High Court
Decided On
Judge
Reported in1977CriLJ971
AppellantDayanand R. Kalle
RespondentN.R. Pura Tq. and anr.
Excerpt:
.....j] statutory remedy available under interpretation of the wordings in any suit or any other proceedings appearing in sub-section (2) of section 22 held, these are the legal proceedings provided under sub-section (2) of section 22. use of words any other proceeding for the relief under sub-section (2) referred to in sub-section necessarily refers to the aforesaid two types of remedies provided under the said sub-section. that is the statutory remedies. no other remedy is provided under the statute for such contraventions. further, the words any suit referred thereto refer to proceedings other than under sub-clause (b) which also include a suit. any suit referred to a suit other than the suit instituted under the act to enforce the statutory remedies provided under the act. it is..........however, since accused no. 1 is in the evening of his career and accused no. 2 is almost at the beginning of his career, and as accused no. 1 stated that he passed the order under some misunderstandings of the aforesaid judgment of this court and both of them have tendered unconditional apologies, we order that the proceedings be dropped.3. but, since the uncalled for action of the accused has brought the complainant to this court, we direct the accused to pay the costs which we fix at rs. 100/-.
Judgment:

D.S. Tewatia J

1. The actions of accused No. 1 in ordering Police protection and of accused No. 2 in providing one in pursuance of the direction of accused No. 1, are in clear disobedience of the judgment of this Court D/- 25-7-1975 in W.P. No, 3444 of 1975 (Kant) and thus amount to a clear contempt of this Court.

2. However, since accused No. 1 is in the evening of his career and accused No. 2 is almost at the beginning of his career, and as accused No. 1 stated that he passed the order under some misunderstandings of the aforesaid judgment of this Court and both of them have tendered unconditional apologies, we order that the proceedings be dropped.

3. But, since the uncalled for action of the accused has brought the complainant to this Court, we direct the accused to pay the costs which we fix at Rs. 100/-.


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