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The Queen Vs. Vyapuri Kangani - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad70
AppellantThe Queen
RespondentVyapuri Kangani
Excerpt:
arms act, section 4 - arms--parts of arms--serviceable gun-barrel. - charles a. turner, kt., c.j.1. the term 'arms' in act xi of 1878 includes parts of arms. if then, the look and barrel of the gun, of which the accused admitted possession, were serviceable, the ground on which the conviction was set aside was erroneous. the statement of the accused that the gun had been delivered to his friend that a new stock might be supplied to it argues that it was serviceable. a re-hearing of the appeal would have been directed had not the appellant been sufficiently punished under the circumstances by the incarceration he has undergone.
Judgment:

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

1. The term 'arms' in Act XI of 1878 includes parts of arms. If then, the look and barrel of the gun, of which the accused admitted possession, were serviceable, the ground on which the conviction was set aside was erroneous. The statement of the accused that the gun had been delivered to his friend that a new stock might be supplied to it argues that it was serviceable. A re-hearing of the appeal would have been directed had not the appellant been sufficiently punished under the circumstances by the incarceration he has undergone.


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