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Pulisanki Reddi and ors. Vs. the Queen - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1882)ILR5Mad20
AppellantPulisanki Reddi and ors.
RespondentThe Queen
Excerpt:
criminal procedure - conviction on trial of 14 persons together charged with distinct offences under sections 290, 291 of the indian penal code quashed. - innes and muttusami ayyar, jj.1. the second-class magistrate tried 14 persons together and convicted nos. 1, 4, 7, 9, and 13 under section 291, and the remainder under section 290, indian penal code.2. the district magistrate submits that in trying 14 persons accused of distinct offences at the same time, the magistrate committed an irregularity calculated to prejudice the accused.3. we are of opinion that the accused persons must undoubtedly have been prejudiced by the several charges having been disposed of in one trial, and direct that the convictions be quashed and the fines levied refunded to the several accused persons.4. ordered accordingly.
Judgment:

Innes and Muttusami Ayyar, JJ.

1. The Second-class Magistrate tried 14 persons together and convicted Nos. 1, 4, 7, 9, and 13 under Section 291, and the remainder under Section 290, Indian Penal Code.

2. The District Magistrate submits that in trying 14 persons accused of distinct offences at the same time, the Magistrate committed an irregularity calculated to prejudice the accused.

3. We are of opinion that the accused persons must undoubtedly have been prejudiced by the several charges having been disposed of in one trial, and direct that the convictions be quashed and the fines levied refunded to the several accused persons.

4. Ordered accordingly.


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