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Ziaul Hasan Vs. Aziz Ahmed - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Reported inAIR1935All896
AppellantZiaul Hasan
RespondentAziz Ahmed
Excerpt:
- interpretation of statutes definition clause: [markandey katju & h.l. dattu, jj] meaning given to an expression in one statute cannot be applied to another statute. - 40. this is clearly a defamatory statement against the presiding officer, which would be a criminal offence under the penal code and for which the officer concerned has a remedy by way of filing a complaint.sulaiman, c.j.1. this is an application praying that the proceedings should be taken against the opposite party for contempt of the court of the magistrate inasmuch as in his answers to the interrogatories served on him he stated that the chief reader had friendly relations and influence over the court which acted dishonestly and imposed a fine of rs. 40. this is clearly a defamatory statement against the presiding officer, which would be a criminal offence under the penal code and for which the officer concerned has a remedy by way of filing a complaint. i would not take cognizance of this offence as one falling under the contempt of courts act.
Judgment:

Sulaiman, C.J.

1. This is an application praying that the proceedings should be taken against the opposite party for contempt of the Court of the Magistrate inasmuch as in his answers to the interrogatories served on him he stated that the Chief Reader had friendly relations and influence over the Court which acted dishonestly and imposed a fine of Rs. 40. This is clearly a defamatory statement against the presiding officer, which would be a criminal offence under the Penal Code and for which the officer concerned has a remedy by way of filing a complaint. I would not take cognizance of this offence as one falling under the Contempt of Courts Act.


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