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Emperor Vs. Incha Ram - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in(1922)ILR44All647
AppellantEmperor
Respondentincha Ram
Excerpt:
act no. xlv of 1860 (indian penal code), section 182 - false information given to the police with the object of having a charge brought against a certain person. - - he had previously sold the horse to his cousin and he clearly made this false report in order to enable him to make a false charge against the man who had bought the horse from his cousin. in making this report he clearly gave false information to the police which he knew to be false and he must have known that it was likely that he would thereby cause the police authorities, if they found the horse answering to his description, to take it from the possession of its rightful owner. on these facts an offence under section 182 was clearly made out.stuart, j.1. incha ram made a report at the police station that his horse had strayed. this report was false to his knowledge. his horse had not strayed. he had previously sold the horse to his cousin and he clearly made this false report in order to enable him to make a false charge against the man who had bought the horse from his cousin. he made that charge subsequently. in making this report he clearly gave false information to the police which he knew to be false and he must have known that it was likely that he would thereby cause the police authorities, if they found the horse answering to his description, to take it from the possession of its rightful owner. on these facts an offence under section 182 was clearly made out. i accordingly refuse to interfere and return the record.
Judgment:

Stuart, J.

1. Incha Ram made a report at the police station that his horse had strayed. This report was false to his knowledge. His horse had not strayed. He had previously sold the horse to his cousin and he clearly made this false report in order to enable him to make a false charge against the man who had bought the horse from his cousin. He made that charge subsequently. In making this report he clearly gave false information to the Police which he knew to be false and he must have known that it was likely that he would thereby cause the police authorities, if they found the horse answering to his description, to take it from the possession of its rightful owner. On these facts an offence under Section 182 was clearly made out. I accordingly refuse to interfere and return the record.


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