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In Re: Muthuswami Pillai - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1939Mad839; (1939)2MLJ39
AppellantIn Re: Muthuswami Pillai
Cases ReferredPublic Prosecutor v. Ratnavelu Chetty
Excerpt:
- orderlakshmana rao, j.1. the charge-sheet filed by the police under section 379, indian penal code, sets out the facts which constitute the offence under section 163, clause (a)(2) of the madras local boards act and as pointed out in the public prosecutor v. ratnavelu chetty (1926) 52 m.l.j. 210 : i.l.r. 49 mad. 525 , this would amount to a complaint as defined in section 4, clause (b) of the criminal procedure code. section 223 of the madras local boards act empowers the police to make the complaint and the charge-sheet was filed within three months of the commission of the offence. the revision petition therefore fails and is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The charge-sheet filed by the Police under Section 379, Indian Penal Code, sets out the facts which constitute the offence under Section 163, Clause (a)(2) of the Madras Local Boards Act and as pointed out in the Public Prosecutor v. Ratnavelu Chetty (1926) 52 M.L.J. 210 : I.L.R. 49 Mad. 525 , this would amount to a complaint as defined in Section 4, Clause (b) of the Criminal Procedure Code. Section 223 of the Madras Local Boards Act empowers the police to make the complaint and the charge-sheet was filed within three months of the commission of the offence. The revision petition therefore fails and is dismissed.


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