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Gudala Suriah Vs. Jamal Bee Bee and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported inAIR1916Mad1065(2); 31Ind.Cas.340
AppellantGudala Suriah
RespondentJamal Bee Bee and ors.
Excerpt:
criminal procedure code (act v of 1898), section 195 - perjury committed in course of judicial enquiry--sanction by high court--penal code (act xlv of 1860), section 193. - order1. after perusing the district munsif's report and hearing the petitioner's learned vakil's arguments, we must find that the petitioner has totally failed to prove that he was not served with notice as third respondent in second appeal no. 2592 of 1912.2. this petition to set aside the ex parte decree passed against him in the second appeal is, therefore, dismissed with costs.3. the district munsif's report shows that there are good grounds to prosecute the petitioner for the perjury committed (according to the district munsif's report) in his (the petitioner's) evidence given at the enquiry before the district munsif, he having denied the signature purporting to be his in the notice issued to him as 3rd respondent from this court and that denial has been disbelieved by the district.....
Judgment:
ORDER

1. After perusing the District Munsif's report and hearing the petitioner's learned Vakil's arguments, we must find that the petitioner has totally failed to prove that he was not served with notice as third respondent in Second Appeal No. 2592 of 1912.

2. This petition to set aside the ex parte decree passed against him in the second appeal is, therefore, dismissed with costs.

3. The District Munsif's report shows that there are good grounds to prosecute the petitioner for the perjury committed (according to the District Munsif's report) in his (the petitioner's) evidence given at the enquiry before the District Munsif, he having denied the signature purporting to be his in the notice issued to him as 3rd respondent from this Court and that denial has been disbelieved by the District Munsif and not accepted by us, though our opinions are, of course, not binding upon the Magistrate who would try the criminal case. Under Section 195 of the Criminal Procedure Code, we give sanction for the prosecution of the petitioner on a charge under Section 193 of the Indian Penal Code in connection with the petitioner's said statement. The District Munsif will direct the process-server (petitioner's witness No. 4 at the inquiry) to act upon the said sanction.


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