Skip to content


Oyyappa Kone Vs. Chidambaram Chettiar, President, Vallalappatti Panchayat Court - Court Judgment

LegalCrystal Citation
Subject criminal
CourtChennai
Decided On
Reported inAIR1941Mad764
AppellantOyyappa Kone
RespondentChidambaram Chettiar, President, Vallalappatti Panchayat Court
Excerpt:
- orderlakshmana rao, j.1. the information was not given to the complainant or any public servant subordinate to him and an offence under s.182, penal code, cannot be taken cognizance of except on the complaint in writing of the public servant concerned or some other public servant to whom he is subordinate. a complaint of the district munsif would be necessary for a prosecution for an offence under section 193, penal code, and the proceedings cannot be sustained. the reference is therefore accepted and the proceedings are quashed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The information was not given to the complainant or any public servant subordinate to him and an offence under S.182, Penal Code, cannot be taken cognizance of except on the complaint in writing of the public servant concerned or some other public servant to whom he is subordinate. A complaint of the District Munsif would be necessary for a prosecution for an offence under Section 193, Penal Code, and the proceedings cannot be sustained. The reference is therefore accepted and the proceedings are quashed.


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