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In Re: Vallabhareddi Ramireddy and anr. - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1942Mad25
AppellantIn Re: Vallabhareddi Ramireddy and anr.
Excerpt:
- orderlakshmana rao, j.1. the presumption under section 56, madras forest act, (act 5 of 1882), is expressly restricted to proceedings taken under that act or in consequence of anything done under that act and there is no evidence in this case that the timber in question was stolen from any reserve, forest. the conviction of the petitioners under section 411, penal code, is therefore set aside and the fines if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The presumption under Section 56, Madras Forest Act, (Act 5 of 1882), is expressly restricted to proceedings taken under that Act or in consequence of anything done under that Act and there is no evidence in this case that the timber in question was stolen from any reserve, forest. The conviction of the petitioners under Section 411, Penal Code, is therefore set aside and the fines if levied will be refunded.


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