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Queen-empress Vs. Veeradu - Court Judgment

LegalCrystal Citation
SubjectFamily
CourtChennai
Decided On
Judge
Reported in(1895)ILR18Mad230
AppellantQueen-empress
RespondentVeeradu
Excerpt:
christian marriage act - act xv of 1872, section 3, 68--unauthorised marriage of a christian child--persons professing christian religion. - 1. the words 'person who professes the christian religion' as used in act xv of 1872 mean in our opinion not only adults who profess that religion, bat also their children, who are in law presumed to follow their father's religion; and it is in evidence that the child in this case was baptized.2. we must set aside the order of acquittal and direct that the case be re-tried.
Judgment:

1. The words 'person who professes the Christian religion' as used in Act XV of 1872 mean in our opinion not only adults who profess that religion, bat also their children, who are in law presumed to follow their father's religion; and it is in evidence that the child in this case was baptized.

2. We must set aside the order of acquittal and direct that the case be re-tried.


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