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Margasahaya Chetty Vs. Gandala Nadiabba and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in36Ind.Cas.843
AppellantMargasahaya Chetty
RespondentGandala Nadiabba and anr.
Cases ReferredNachimuthu Ghitty v. Muthusami Ghetty
Excerpt:
criminal procedure code (act v of 1893), sections i clause (2)(b), 250 - compensation, award of--'case instituted on complaint' meaning of--charge by police on complaint transmitted by a village magistrate, whether 'case instituted on complaint'--'magistrate', whether includes village magistrate. - .....acting sessions judge of north arcot, which raises the question whether, under section 250 of the code of criminal procedure, magistrate can, when discharging the accused, order compensation to be paid to him by the person who gave information to the village magistrate, as the result of which the prosecution was launched. the facts, as stated in the order of reference, are that one margasahaya chetty made a written complaint, exhibit b, to his village magistrate charging the accused with the offence of robbery, that he, the magistrate, sent up his usual reports to the police and to the 2nd class magistrate, and that the accused were thereupon prosecuted by the police, but the sub-divisional magistrate who tried them discharged them under section 253 of the code of criminal procedure.....
Judgment:
ORDER

Krishnan, J.

1. This is a reference by the Acting Sessions Judge of North Arcot, which raises the question whether, under Section 250 of the Code of Criminal Procedure, Magistrate can, when discharging the accused, order compensation to be paid to him by the person who gave information to the Village Magistrate, as the result of which the prosecution was launched. The facts, as stated in the order of reference, are that one Margasahaya Chetty made a written complaint, Exhibit B, to his Village Magistrate charging the accused with the offence of robbery, that he, the Magistrate, sent up his usual reports to the Police and to the 2nd class Magistrate, and that the accused were thereupon prosecuted by the Police, but the Sub-Divisional Magistrate who tried them discharged them under Section 253 of the Code of Criminal Procedure finding the charge against them to be false and vexatious and directed Margasahaya Chetty to pay a compensation of twenty-five rupees to each of the accused. The reference raises the question of the legality of the order giving compensation.

2. We have heard the Vakil for the complainant who argued that this was not a 'case instituted by complainant as defined in the code of Criminal Procedure' or upon information given to a Police Officer or to a Magistrate by his client and, therefore, Section 250 of the Code of Criminal Procedure did not apply. There are no doubt conflicting rulings in this High Court on the joint. See King-Emperor v. Thammana Reddi 25 M.k 667 : 2 Weir 318; In re Arulanantham Pillai 13 Ind. Cas 221 : 22 M.L.J. 138 : (1911) 2 M.V.N 5581 : 13 Cri.L.J. 29. and criminal Revision Case No. 627of 1 915 on the me hand and the case of Nachimuthu Cheity v. Muthusami Chetty 24 Ind.Cas. 167 on the other hand, am inclined to think that the latest ruling on the point, viz. Nachimuthu chetty v. Muthusami chetty 24 Ind.Cas. 167 : (1914) M.W.N. 804 : 27 M.L.J. 37 : 15 Cri. L.J. 431 which holds that in circumstances similar to those in this case the order of compensation is competent, is correct.

3. The question has, no doubt, to be decided on the words of the section giving them their plain and natural meaning. But even so, if that language is considered carefully, it seems to me to cover the order in question. The present case was undoubtedly instituted upon information given to the Police and not by them of their own initiative suo motu. The fact that that information was transmitted to them by the Village Magistrate cannot prevent the case from falling within the first part of the section. The only question then is whether Margasahaya Chetty can be held to be the person upon whose complaint or information the accusation was made', so that the order of compensation may be made against him under the latter part of the section. It seems to me that his information Was the whole foundation of the prosecution, and that there is no straining of the language in holding that the accusation was made on the information given by him to the Village Magistrate and was communicated by the Village Magistrate to the Police as he was bound to do under Section 45, Clause (e), of the Code of Criminal Procedure, the offence alleged being a non available one. In the present case the written complaint, Exhibit , was itself handed ever to the Police by the Village Magistrate. Though T am not prepared to go so far as my learned brother, Ayling, J. as to hold that the Full Bench decision in Sessions Judge of Tinnevelly Division v. Sivan Chetty 1 Ind.Cas. 137 : 5 M.L.T. 209 is conclusive on the matter', as that case was dealing with the construction of Section 211 of the Indian Penal Code whose language is not the same as that of Section 250 of the Code of Criminal Procedure, 1 think the observations in the judgment of the majority are very relevant here. The Village Magistrate thereby acted as an intermediary to pass on Margasahaya's complaint to higher constituted authorities, as he was bound to do. If Margasahaya is not the person upon whose information the accusation was made, the only alternative is that the Village Magistrate should be held to be that person; no one has suggested that an order of compensation can be made against him; it will be absurd to do so. I, therefore, think that the order of compensation against Margasahaya is competent. As observed by Ayling, J., this view seems to be in accordance with reason and equity and the true intention of the section.

4. I am respectfully of opinion that the case of Nachimuthu Ghetty v. Muthusami Chetty 24 Ind.Cas. 167 : 27 M.L.J. 37 is correctly decided and I follow it. I desire, however, to guard myself against being understood as sharing in the doubts of my learned brother Seshagiri Aiyar, J., that the term Magistrate in Section 250 may include Village Magistrates, for Section 1, Clause 2(b), of the Code excludes its applicability to them. My learned brother also refers to certain transfer sections under which the High Court transfers cases from one Village Magistrate to another; it is not clear what these sections are, as the High Court acts under the Letters Patent Section 29 and not under the Code in making such transfers. See Sevaholandai v. Ammayan 26 M.k 394

5. The learned Judges have referred to the earlier cases in their judgment in Nachimuthu Ghitty v. Muthusami Ghetty 24 Ind. Cas. 167 : 15 Cri. L.J. 431 and I agree in their observations regarding them. It does not, therefore, seem necessary to refer the question to a Full Bench. I would answer the reference that it was competent for the Sub-Divisional Magistrate to have passed the order of compensation as he did. The question whether on the merits the order was justifiable is one for the Sessions Judge to decide.

Oldfield, J.

6. I agree.


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