Skip to content


In Re: Gontla Krishnamma - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported inAIR1916Mad762(2); 30Ind.Cas.1005
AppellantIn Re: Gontla Krishnamma
Excerpt:
license - breach of conditions--every breach a distinct offence--joinder of charges--criminal procedure code (act v of 1898), sections 234 to 236, 239. - orderwilliam ayling, j.1. every act in breach of the conditions of the license or permit is a distinct offence and under section 233 of the criminal procedure code should be made the subject of a separate charge and tried separately. the trial together of the four charges framed against petitioner cannot be covered by sections 234, 235, 236 or 239 of the criminal procedure code. the conviction is set aside and a re-trial ordered.
Judgment:
ORDER

William Ayling, J.

1. Every act in breach of the conditions of the license or permit is a distinct offence and under Section 233 of the Criminal Procedure Code should be made the subject of a separate charge and tried separately. The trial together of the four charges framed against petitioner cannot be covered by Sections 234, 235, 236 or 239 of the Criminal Procedure Code. The conviction is set aside and a re-trial ordered.


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