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In Re: G.G. Jeremiah - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in31Ind.Cas.373
AppellantIn Re: G.G. Jeremiah
Excerpt:
criminal procedure code (act v of 1898), sections 260, 530 - district magistrate not empowered to try european british subjects--summary trial by such magistrate, whether valid. - .....offence under section 8 of the municipal by-law 3 after a summary trial under section 260 of the code of criminal procedure.2. mr. govindaraghava aiyar argues in his behalf that the magistrate's proceedings are void under section 530 of the code of criminal procedure, inasmuch as the district magistrate is not empowered to try a european british subject summarily. this appears to be so.3. the criminal procedure code does not apply primarily to bangalore which is no part of british india, and is only in force there by virtue of the declarations of the governor-general in council in the exercise of powers conferred by the indian (foreign jurisdiction) order in council, 1902. the latest declaration is no. 732-d, dated 19th march 1913, but this provides with reference to the code of.....
Judgment:

1. Appellant (a European British subject) has been convicted by the District Magistrate of Bangalore, who is a Justice of the Peace, of an offence under Section 8 of the Municipal By-law 3 after a summary trial under Section 260 of the Code of Criminal Procedure.

2. Mr. Govindaraghava Aiyar argues in his behalf that the Magistrate's proceedings are void under Section 530 of the Code of Criminal Procedure, inasmuch as the District Magistrate is not empowered to try a European British subject summarily. This appears to be so.

3. The Criminal Procedure Code does not apply primarily to Bangalore which is no part of British India, and is only in force there by virtue of the declarations of the Governor-General in Council in the exercise of powers conferred by the Indian (Foreign Jurisdiction) Order in Council, 1902. The latest declaration is No. 732-D, dated 19th March 1913, but this provides with reference to the Code of Criminal Procedure: 'Nothing in the Code as applied shall be deemed to apply to proceedings against European British subjects or persons charged jointly with European British subjects.'

4. The effect of this is to refer us back to an earlier declaration under the same authority No. 680-2B, dated 19th March 1912, which is still in force and which regulates the powers of Justices of the Peace beyond the limits of British Indian regard to European British subjects. This notification issued subsequent to the decision of this Court in In re Lawrence 9 Ind. Cas. 255 : (1911) 2 M.W.N. 199 confers on such officers certain specified powers, among which the power of trying offenders summarily under Section 260 of the Code of Criminal Procedure is not included: and we must take it that the powers of the District Magistrate as Justice of the Peace as regards European British subjects are confined to those conferred on him thereunder.

5. It follows from that the trial of the appellant was void.

6. We set aside the conviction and direct the refund of the fine, if paid. In view of the petitioner of the case, we do not order retrial under the ordinary procedure.


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