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In Re: Veruputti Penchalugaddi - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in4Ind.Cas.1061
AppellantIn Re: Veruputti Penchalugaddi
Excerpt:
penal code (act xlv of 1860), section 211 - question by police officer--institution of criminal proceedings--criminal procedure code (act v of 1898), section 161. - order1. we think the discharge was right. a person who answers questions put to him by a police officer making an investigation under section 161 of the code of criminal procedure does not institute or cause to be instituted criminal proceedings within the meaning of section 211 of the indian penal code, nor does he thereby charge any person within the meaning of that section.
Judgment:
ORDER

1. We think the discharge was right. A person who answers questions put to him by a Police officer making an investigation under Section 161 of the Code of Criminal Procedure does not institute or cause to be instituted criminal proceedings within the meaning of Section 211 of the Indian Penal Code, nor does he thereby charge any person within the meaning of that section.


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