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V.M. Rathnavelu Mudaliar Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1930Mad189; 122Ind.Cas.497
AppellantV.M. Rathnavelu Mudaliar
RespondentEmperor
Cases ReferredVaradarajulu Naidu v. Emperor
Excerpt:
- - 3. the prosecution, therefore, entirely failed to make out its case in the court of trial......case but a charge was framed that petitioner had either sold 31 cans of dangerous petroleum to an unlicensed person, or had transported the same cans through that person without a pass, and therefore, he had committed an offence under section 15(c) of the act.2. the offence under section 15(c) is breaking any condition contained in a license under the act. the lower court found the accused guilty under section 15(c) of having sold 31 cans to an unlicensed person, which must mean that selling to an unlicensed person contravenes some condition of his license. the license was never proved, and, assuming that could be a remediable omission, this court has been unable to discover from the rules what condition in what license would have been contravened.3. the prosecution, therefore, entirely.....
Judgment:
ORDER

Jackson, J.

1. The petitioner was tried under Section 15, Act 8 of 1899. It is a summons case but a charge was framed that petitioner had either sold 31 cans of dangerous petroleum to an unlicensed person, or had transported the same cans through that person without a pass, and therefore, he had committed an offence under Section 15(c) of the Act.

2. The offence under Section 15(c) is breaking any condition contained in a license under the Act. The lower Court found the accused guilty under Section 15(c) of having sold 31 cans to an unlicensed person, which must mean that selling to an unlicensed person contravenes some condition of his license. The license was never proved, and, assuming that could be a remediable omission, this Court has been unable to discover from the rules what condition in what license would have been contravened.

3. The prosecution, therefore, entirely failed to make out its case in the Court of trial.

4. The learned Sessions Judge came to the same conclusion, observing quite correctly that upon the essential points of the case there is neither evidence nor finding, and he could not uphold the conviction. He considered, however, that the proper course was to order a retrial. Here it must be found that the learned Judge exceeded his proper function. In certain circumstances he can no doubt order a retrial under Section 423, Criminal P.C., but hardly where the prosecution has hopelessly broken down in every respect, so as to enable the prosecutor to substantiate some new charge against the accused or to produce evidence which might easily have been produced at the first trial. It is rather for supplying formal defects that an appellate Court orders retrial: see Varadarajulu Naidu v. Emperor [1919] 42 Mad. 885. The petition is allowed and the petitioner acquitted. The fine will be refunded if that has not been done. [Ed. The case adds nothing to 42 Mad. 885.]


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