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In Re: Ponnusami thevan and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in65Ind.Cas.612
AppellantIn Re: Ponnusami thevan and anr.
Excerpt:
penal code (act xlv of 1860), sections 161 and 171e - bribery of panchayat complaint against member--sanction of government--madras village courts act (ii of 1920) - .....charged the first accused with committing an offence punishable under section 161, indian penal code, and the second accused with abetment thereof. the magistrate returned this complaint, not with reference to the indian penal code but to act xxxix of 1920, observing that the offence more properly fell under section 171. e, indian penal code, as amended by that act, than under the general section relating to bribery, (section 161, indian penal code) and that when the allegations in a complaint fall under a particular section of law, it is not proper to take them under a general section under the same or any other law. he then said that the prosecution for an offence under section 171-e required the sanction of the local government, and returned the complaint for want of such.....
Judgment:
ORDER

1. The complainant came before the Sub-Divisional First Class Magistrate, Usilampati with a complaint alleging that the second accused, one member of the Village Panchayat Court, lately established in his village under Madras Act 14 of 1920, approached the first accused to persuade him to give his vote for the Presidentship of the Court in his favour and that be eventually paid Rs. 250 to the first accused, which the latter accepted. On these allegations the complainant charged the first accused with committing an offence punishable under Section 161, Indian Penal Code, and the second accused with abetment thereof. The Magistrate returned this complaint, not with reference to the Indian Penal Code but to Act XXXIX of 1920, observing that the offence more properly fell under Section 171. E, Indian Penal Code, as amended by that Act, than under the general section relating to bribery, (section 161, Indian Penal Code) and that when the allegations in a complaint fall under a particular section of law, it is not proper to take them under a general section under the same or any other law. He then said that the prosecution for an offence under Section 171-E required the sanction of the Local Government, and returned the complaint for want of such sanction.

2. We are not concerned at present to decide whether the Magistrate's action in returning the complaint and not dismissing it was in accordance with law. The case has been submitted to us by the learned Sessions Judge on the ground that Section 171-E will not apply to this case. The point has been argued at considerable length by the learned Public Prosecutor, but we need not, we think, decide it at present. For, in fact, whether the accused is charged under Section 171-E or 161, Indian Penal Code, the sanction of the Local Government or other authority for his prosecution is essential, in the former case with reference to the amendment of Section 196, Criminal Procedure Code, effected by Section 3 of Act XXXIX of 1920, and in the latter with reference to Section 197 of the Criminal Procedure Code. See also Act II of 1920 and Sections 19 and 21, Indian Penal Code, as justifying the description of a member of a village Panchayat as a Judge.

3. It is then material that, in our opinion, the Sub-Divisional Magistrate had no right to disregard the fast that the complaint was made by the complainant under Section 161, Indian Penal Code. That section has not, so far as we have been shown, been repealed by anything in Act XXXIX of 1920 and is still in force. If the complainant can establish the accused's responsibility under is, there, is nothing in law to prevent his doing so; and we do not know how the Magistrate can claim any discretion to insist, in such circumstances, on a complainant proceeding under one of two sections either: of which may apply to the facts he alleges, rather than under the other. In these circumstances, there is no ground for our interference in what has happened. Whether the complaint proceeds under Section 161 or Section 171 E, Indian Penal Code; he will require a sanction. It is for him to obtain such sanction as he may be advised and to institute proceedings again with it.


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