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In Re: Peria Ponnuswami Goundan and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1927Mad506
AppellantIn Re: Peria Ponnuswami Goundan and anr.
Excerpt:
- - if the moment of restraint the person is pervented from proceeding at the moment of restraint the terms ofthe sectoon are satisfied.orderjackson, j.1. it is argued that restraining a horse on which a person is riding is not wrongful as defined by s. 339, i. p. c. if the moment of restraint the person is pervented from proceeding at the moment of restraint the terms ofthe sectoon are satisfied. it is no defence that he might have got off the horse, and walked in the same direction.2. the petition is dismissed.
Judgment:
ORDER

Jackson, J.

1. It is argued that restraining a horse on which a person is riding is not wrongful as defined by S. 339, I. P. C. If the moment of restraint the person is pervented from proceeding at the moment of restraint the terms ofthe sectoon are satisfied. It is no defence that he might have got off the horse, and walked in the same direction.

2. The petition is dismissed.


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