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P. Chandu Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in16Ind.Cas.511
AppellantP. Chandu
RespondentEmperor
Excerpt:
penal code (act xlv of 1860), section 338 - causing grievous hurt by an act which endangers life--criminal negligence--discharging a gun in place where persons were expected to pass. - ordernapier, j.1. there is clear evidence of culpable negligence within the definition in the leading case of in re nidamarti nagabhushanam 7 m.h.c.r. 119. the petition is, therefore, dismissed. i think, however, the fine is excessive. i reduce it to fifty-five rupees. if paid, the excess will be refunded.
Judgment:
ORDER

Napier, J.

1. There is clear evidence of culpable negligence within the definition in the leading case of In re Nidamarti Nagabhushanam 7 M.H.C.R. 119. The petition is, therefore, dismissed. I think, however, the fine is excessive. I reduce it to fifty-five rupees. If paid, the excess will be refunded.


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