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In Re: Ponnusami Pillai - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1921Mad410; 60Ind.Cas.64; (1920)39MLJ709
AppellantIn Re: Ponnusami Pillai
Excerpt:
- order1. section 10 of regulation ii of 1816 authorizes the village magistrate to sentence a person guilty of certain offences of a trivial nature to confinement in the village choultry for a period not exceeding 12 hours. in this case the accused was sentenced and placed in confinement in front of a temple which is said to be a public place in the village of vellayathambar. the village magistrate has power only to enforce the sentence of confinement in the village choultry and no where else (see 1 weir 924). the sentence is therefore set aside.
Judgment:
ORDER

1. Section 10 of Regulation II of 1816 authorizes the Village Magistrate to sentence a person guilty of certain offences of a trivial nature to confinement in the village choultry for a period not exceeding 12 hours. In this case the accused was sentenced and placed in confinement in front of a temple which is said to be a public place in the village of Vellayathambar. The Village Magistrate has power only to enforce the sentence of confinement in the village choultry and no where else (see 1 Weir 924). The sentence is therefore set aside.


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