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In Re: M. Atchutha Menon - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in3Ind.Cas.734
AppellantIn Re: M. Atchutha Menon
Excerpt:
madras plague regulations 14(3) - 'local plague authorities' meaning of. - 1. we are of opinion that the words 'local plague authorities in regulation 14 (3) of the madras plague regulations refer to the plague authorities of the port of disembarkation. the port health officer had no power to exempt the petitioner save as provided in regulation 14 (3), and the petitioner must be supposed to have known the law. he was rightly convicted and the petition is dismissed.
Judgment:

1. We are of opinion that the words 'Local Plague Authorities in Regulation 14 (3) of the Madras Plague Regulations refer to the plague authorities of the port of disembarkation. The Port Health Officer had no power to exempt the petitioner save as provided in Regulation 14 (3), and the petitioner must be supposed to have known the law. He was rightly convicted and the petition is dismissed.


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