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Dharma Singh Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in74Ind.Cas.959
AppellantDharma Singh
RespondentEmperor
Excerpt:
.....the impugned rule creates a classification of persons, who were not involved in criminal cases and persons, who were involved in criminal cases. the object of creating such a classification is to ensure that only those persons, whose character and antecedents were beyond and shadow of doubt alone, are permitted entry into the police service of the state. the rule is only a reflection of the intention of the government to maintain purity of administration. the rule merely provides a check post or a filter point, to ensure that only those, who had a clean record of personal life, are admitted into the system. that the existing system, has already come under heavy dose of criticism, cannot be swept under the carpet. therefore, as an employer, the government is entitled to.....order1. this case raises the same point as criminal revision case no. 691 pages 945 of this vol, ante.-ed the only difference being that it was tried summarily under chapter xxii. in our judgment, there is no difference between sammary trials of summons-cases and the ordinary trials of summons cases. this petition must be dismissed. the sentence is light but, in the, circumstances, as he has already been released and only his a few more days to serve, we reduce the sentence to 11 days.
Judgment:
ORDER

1. This case raises the same point as Criminal Revision Case No. 691 Pages 945 of this Vol, ante.-Ed the only difference being that it was tried summarily under Chapter XXII. In our judgment, there is no difference between sammary trials of summons-cases and the ordinary trials of summons cases. This petition must be dismissed. The sentence is light but, in the, circumstances, as he has already been released and only his a few more days to serve, we reduce the sentence to 11 days.


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