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Pallikuduthan Alias Samudi Goundan Vs. Buddu Goundan - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in76Ind.Cas.647
AppellantPallikuduthan Alias Samudi Goundan
RespondentBuddu Goundan
Cases ReferredVenkatasami v. Narasimayya
Excerpt:
criminal procedure code (act v of 1898), section 195(a) - penal code (act xl v of 1860), sections 182, 193--village magistrate as public servant, whether subordinate to sub-magistrate--offence of false information to village magistrate--grant of sanction by sub-magistrate--revocation by district magistrate--application to high' court--revision. - .....fur the grant of sanction to prosecute the counter-petitioner under sections 182 and 193, indian penal code. originally, the application was made to the sub-magistrate under sections 193 and 211, indian penal code, but the sub-magistrate, finding that no charge was made against the counter-petitioner by the petitioner, converted the application into one under section 182, indian penal code, and proceeded to grant sanction under that section and section 193, for giving false evidence before him. on appeal to the district magistrate, the order granting sanction under both the sections of the indian penal code was revoked. the petitioner comes here and claims that we should give that sanction now.2. taking section 182, it is quite clear that the sub-magistrate had no authority whatever to.....
Judgment:
ORDER

1. This is an application to this Court fur the grant of sanction to prosecute the counter-petitioner under Sections 182 and 193, Indian Penal Code. Originally, the application was made to the Sub-Magistrate under Sections 193 and 211, Indian Penal Code, but the Sub-Magistrate, finding that no charge was made against the counter-petitioner by the petitioner, converted the application into one under Section 182, Indian Penal Code, and proceeded to grant sanction under that section and Section 193, for giving false evidence before him. On appeal to the District Magistrate, the order granting sanction under both the sections of the Indian Penal Code was revoked. The petitioner comes here and claims that we should give that sanction now.

2. Taking Section 182, it is quite clear that the Sub-Magistrate had no authority whatever to grant any Sanction in this matter because he was not the public servant to whom the information concerned was given. It was given to the Village Magistrate. It is contended before us that the Sub-Magistrate should be taken as a superior authority, to the Village Magistrate under Section 195, Criminal Procedure. Code, and the ruling in Queen v. Naraina 4 M. 241 : 1 Weir 117 : 2 Weir 456 : 1 Ind. Dec. 1004 is relied on for the purpose; but we are Unable to concur with that ruling. It was not followed by this Court in the case in Venkatasami v. Narasimayya 4 M.L.T. 214 : 18 M.L.J. 584 : 8 Cri. L.J. 400. The learned Pleader for the petitioner was not able to explain how the Village Magistrate could be taken to be subject to the authority of the Sub-Magistrate as a public servant.

3. It was also argued that we cannot go into the question ourselves because the District Magistrate who revoked the sanction did so in. his capacity as the executive head of the District and that he is not subject in his capacity as such pubic servant to our control. But it is unnecessary to decide this point, for we think that no Sanction could, properly have been given by the Sub-Magistrate and the revocation of that sanction under Section 182, Indian Penal Code, is, therefore, right. The application, so far as it refers to Section 193, should have been made to the Sessions Judge and not to us because that sanction was granted by the Sub-Magistrate as a Court, and the appeal lay, under Section 195, to the District Magistrate and from his order the application should have been made to the Sessions Judge. Such an application rot having been made, we decline to interfere in the matter. If so advised, the petitioner may make his application to the Sessions Judge.

4. The petition is, therefore, dismissed.


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