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In Re: Pullabhotla Chinniah - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in39Ind.Cas.309a
AppellantIn Re: Pullabhotla Chinniah
Cases ReferredEmpress v. Tukaram
Excerpt:
criminal procedure code (act v of 1898), section 562, applicability of, to charge of house breaking - age of accused, consideration of--breaking open, cattle shed--offence--penal code (act xlv of 1860), section 457. - .....accused to one week's simple.....
Judgment:
ORDER

Sadasiva Aiyar, J.

1. I think that there are no sufficient reasons for not accepting the facts as found by the Magistrate.

2. The cattle shed which was broken open was used for custody of agricultural implements and I think that the conviction under Section 457 of the Indian Penal Code was, therefore, not illegal.

3. Section 562 of the Code of Criminal Procedure does not apply to a case of a person convicted of house-breaking. [The age of the accused is probably immaterial on the question whether the Court is entitled to act under Section 562. Vide Queen-Empress v. Tukaram 2 Bom L.R. 817.

4. I shall, therefore, set aside the direction for release on security passed by the Magistrate under Section 562 of the Code of Criminal Procedure and I shall sentence the accused to one week's simple imprisonment.


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