Skip to content


Thakur Das Vs. Abdulla - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in48Ind.Cas.686
AppellantThakur Das
RespondentAbdulla
Excerpt:
criminal procedure code (act v of 1898), sections 195, 476 - perjury committed in summary trial--sanction, whether ought to be granted. - - in such a matter as this if the court thought that perjury had been committed, it would have been better advised if it had taken action itself instead of placing in the hands of a private person the right of vindicating the law......been committed, it would have been better advised if it had taken action itself instead of placing in the hands of a private person the right of vindicating the law. i allow the application and i set aside the order of the court below. the application for sanction is.....
Judgment:

Tudball, J.

1. The circumstances of this case are such that no private sanction, in my opinion, ought to have been granted. The trial of the original case was a summary trial. There is no record of the evidence. The matter is one involving the eternal Hindu and Musalman question. In the absence of any record of the evidence, it would be difficult indeed to secure a conviction. There are many ways, of explaining the fact that the applicant made a statement which was incorrect. In such a matter as this if the Court thought that perjury had been committed, it would have been better advised if it had taken action itself instead of placing in the hands of a private person the right of vindicating the law. I allow the application and I set aside the order of the Court below. The application for sanction is refused.


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