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In Re: V.K.R. St. Kasi Viswanatha Chettiar - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1941)1MLJ702
AppellantIn Re: V.K.R. St. Kasi Viswanatha Chettiar
Excerpt:
- orderlakshmana rao, j.1. the petitioner was one of the managing directors eo nomine and the evidence does not warrant the conclusion that he was knowingly and wilfully a party to the default under section 76(1) of the indian companies act. the conviction of the petitioner is therefore set aside and the fine if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The petitioner was one of the Managing Directors eo nomine and the evidence does not warrant the conclusion that he was knowingly and wilfully a party to the default under Section 76(1) of the Indian Companies Act. The conviction of the petitioner is therefore set aside and the fine if levied will be refunded.


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