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In Re: Komaragiri Bitchalugadu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1928)54MLJ444
AppellantIn Re: Komaragiri Bitchalugadu
Excerpt:
- .....of the accused and direct his immediate release if he has not been already.....
Judgment:
ORDER

Devadoss, J.

1. This is a reference by the Sessions Judge of Guntur, recommending the quashing of the conviction of the accused under Section 24-b of the Criminal Tribe? Act, VI of 1924. Under Section 24-b, if a member of a registered criminal tribe is found in any place under such circumstances as to satisfy the court that he was waiting for an opportunity to commit theft or robbery he shall be punished with imprisonment for a term which may extend to three years, etc. All the evidence against the accused is that he was found near a pond and that he had a pair of scissors and a box of matches. I do not think this would in any way amount to an offence under Section 24-b. As the Sessions Judge has rightly remarked, the facts proved do not make out that the accused was waiting for an opportunity to commit theft or robbery. I therefore set aside the conviction and sentence of the accused and direct his immediate release if he has not been already released.


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