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K.G. Narayanankutty Vs. T.E. Sekhara Menon and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKerala High Court
Decided On
Judge
Reported in1985CriLJ570
AppellantK.G. Narayanankutty
RespondentT.E. Sekhara Menon and ors.
Cases ReferredChathunni v. Appukuttan
Excerpt:
- - section 137(2) can apply only to those cases where there is no concluded decision by a competent civil court regarding the existence of a public right and reliable evidence in support of such denial is produced before the magistrate......section 133 of the code of criminal procedure, there is no dispute that the tank in question is a public tank. it is already concluded by the decision of the madras high court reported in chathunni v. appukuttan air 1945 mad 232. when the right of the public is thus already concluded by a decision of a competent court, there is no justification or necessity to invoke the powers under section 137(2) of the code for a fresh decision by a civil court. section 137(2) can apply only to those cases where there is no concluded decision by a competent civil court regarding the existence of a public right and reliable evidence in support of such denial is produced before the magistrate. a decision of a civil court already rendered declaring or denying the right of public in respect of land,.....
Judgment:
ORDER

V. Bhaskaran Nambiar, J.

1. Heard counsel on both sides.

2. In this revision arising out of proceedings initiated Under Section 133 of the Code of Criminal Procedure, there is no dispute that the tank in question is a public tank. It is already concluded by the decision of the Madras High Court reported in Chathunni v. Appukuttan AIR 1945 Mad 232. When the right of the public is thus already concluded by a decision of a competent court, there is no justification or necessity to invoke the powers Under Section 137(2) of the Code for a fresh decision by a civil court. Section 137(2) can apply only to those cases where there is no concluded decision by a competent civil court regarding the existence of a public right and reliable evidence in support of such denial is produced before the Magistrate. A decision of a civil court already rendered declaring or denying the right of public in respect of land, forecloses the remedy Under Section 137(2) of the Code. The complexities of a civil dispute need not be imported into an enquiry Under Section 133 and this is sought to be achieved by Clause (2) of Section 137.

3. In this view, the Sessions Court was right in setting aside the order of the Magistrate under which the proceedings Under Section 133 were stopped in spite of the earlier decision of the Madras High Court declaring that the tank is a public tank.

4. The complaint in this case is whether the water in the tank belonging to a temple can be used for irrigation purposes. The Magistrate will have to address himself to this question with reference to the decisions in the civil suits which have already become final, the evidence, if any, tendered afresh before the Magistrate and in the light, of the jurisdictional limits of the Code itself.

This revision petition is thus dismissed.


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