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Peta Venkayya Vs. S. Seethayya and anr. - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1941Mad884
AppellantPeta Venkayya
RespondentS. Seethayya and anr.
Excerpt:
- orderlakshmana rao, j.1. the complaint was under sections 426 and 447, penal code, and the cutting of the leaves was not disputed. that the accused were found to be entitled to the leaves would not make the complaint false and frivolous or vexatious and the order under is. 250, criminal p.c., cannot be sustained. it is therefore set aside and the amount of compensation if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The complaint was under Sections 426 and 447, Penal Code, and the cutting of the leaves was not disputed. That the accused were found to be entitled to the leaves would not make the complaint false and frivolous or vexatious and the order under IS. 250, Criminal P.C., cannot be sustained. It is therefore set aside and the amount of compensation if levied will be refunded.


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