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Vellanchetty Venkata Narasimham Vs. Pinapa Satyanarayanarao and ors. - Court Judgment

LegalCrystal Citation
SubjectLimitation
CourtChennai
Decided On
Reported inAIR1939Mad512; (1939)1MLJ775
AppellantVellanchetty Venkata Narasimham
RespondentPinapa Satyanarayanarao and ors.
Excerpt:
- orderlakshmana rao, j.1. the marriage was solemnized on 27th june, 1937, and the complaint was made to the sub-divisional magistrate of kandukur on 21st july, 1938. section 9 of the child marriage restraint act (xix of 1929) provides that no court shall take-cognizance of any offence under that act save upon complaint made within one year of the solemnization of the marriage and section 14 of the indian limitation act is in terms restricted to civil proceedings. the making of the complaint to the sub- divisional magistrate of ongole on 24th june, 1938, is therefore immaterial and the order of dismissal is correct. the revision petition therefore fails and is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The marriage was solemnized on 27th June, 1937, and the complaint was made to the Sub-Divisional Magistrate of Kandukur on 21st July, 1938. Section 9 of the Child Marriage Restraint Act (XIX of 1929) provides that no Court shall take-cognizance of any offence under that Act save upon complaint made within one year of the solemnization of the marriage and Section 14 of the Indian Limitation Act is in terms restricted to civil proceedings. The making of the complaint to the Sub- Divisional Magistrate of Ongole on 24th June, 1938, is therefore immaterial and the order of dismissal is correct. The revision petition therefore fails and is dismissed.


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