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The Queen Vs. Tulukanam - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad131
AppellantThe Queen
RespondentTulukanam
Excerpt:
act xiii of 1859, section 2 - advance--loan. - turner, c.j.1. in consideration that the accused agreed to work for wages, the employer advanced to him rs. 10, which was to be worked off, 8 annas per week being deducted from the wages which would accrue due.2. the case is not on all fours with the precedent to which the district magistrate refers. here the advance was made on account of work to be performed, and was to be liquidated by performance of the work; in the case referred to, there was a loan which was to enure so long as the service continued and was then to be renewed in full.3. the court will not interfere.
Judgment:

Turner, C.J.

1. In consideration that the accused agreed to work for wages, the employer advanced to him Rs. 10, which was to be worked off, 8 annas per week being deducted from the wages which would accrue due.

2. The case is not on all fours with the precedent to which the District Magistrate refers. Here the advance was made on account of work to be performed, and was to be liquidated by performance of the work; in the case referred to, there was a loan which was to enure so long as the service continued and was then to be renewed in full.

3. The Court will not interfere.


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