Skip to content


The Queen Vs. Muttu Reddi and anr. - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtChennai
Decided On
Judge
Reported in(1883)ILR6Mad199
AppellantThe Queen
RespondentMuttu Reddi and anr.
Excerpt:
madras act i of 1858, section 2 - forced labour--labouring classes. - - it is also not clearly apparent that the proper steps were taken to procure the assistance the public officers were entitled to require.charles a. turner, kt., c.j. and kindersley, j.1. by the term 'labouring classes' in the act i of 1858 we understand not only persons who let their labour for hire, but also persons who habitually engage in manual labour, although they may at the same time be employers of labour.2. we have not sufficient information to determine whether either of the accused was a person who would be properly designated a member of the labouring classes in the sense in which that term is interpreted by us. it is also not clearly apparent that the proper steps were taken to procure the assistance the public officers were entitled to require. the conviction under act i of 1858 cannot be maintained, but the accused are shown to have committed hurt, and it is unnecessary to disturb their conviction for that.....
Judgment:

Charles A. Turner, Kt., C.J. and Kindersley, J.

1. By the term 'labouring classes' in the Act I of 1858 we understand not only persons who let their labour for hire, but also persons who habitually engage in manual labour, although they may at the same time be employers of labour.

2. We have not sufficient information to determine whether either of the accused was a person who would be properly designated a member of the labouring classes in the sense in which that term is interpreted by us. It is also not clearly apparent that the proper steps were taken to procure the assistance the public officers were entitled to require. The conviction under Act I of 1858 cannot be maintained, but the accused are shown to have committed hurt, and it is unnecessary to disturb their conviction for that offence.

3. The sentences are not severe.


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