Skip to content


The Queen Empress Vs. Krishnappa and Murugappa - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad276
AppellantThe Queen Empress
RespondentKrishnappa and Murugappa
Excerpt:
penal code, section 269 - travelling in train while suffering from cholera. - charles a. turner, kt., c.j.1. we are of opinion that the evidence warranted the conviction.2. the sick person, by becoming a passenger in a train at a time when he was, to his knowledge, suffering from cholera, did an act which he must have known was likely to spread the infection of a disease dangerous to life; and he did so 'negligently,' that is, neglecting the precautions which would have obviated risk to his fellow passengers in that he gave no notice of his condition to the company's servants, who would have either provided separate accommodation for him or have lawfully prevented him from travelling. the second accused abetted the act. we see no reason to interfere.
Judgment:

Charles A. Turner, Kt., C.J.

1. We are of opinion that the evidence warranted the conviction.

2. The sick person, by becoming a passenger in a train at a time when he was, to his knowledge, suffering from cholera, did an act which he must have known was likely to spread the infection of a disease dangerous to life; and he did so 'negligently,' that is, neglecting the precautions which would have obviated risk to his fellow passengers in that he gave no notice of his condition to the Company's servants, who would have either provided separate accommodation for him or have lawfully prevented him from travelling. The second accused abetted the act. We see no reason to interfere.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //