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Sarat Chandra Mukerjee Vs. the Corporation of Calcutta - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1910)ILR37Cal384
AppellantSarat Chandra Mukerjee
RespondentThe Corporation of Calcutta
Excerpt:
calcutta municipal act (beng. iii of 1899), sections 341(1), 450(3), 574(c), 631 - notice to remove fixture--disobedience of requisition--application by general committee to magistrate for removal of fixture--criminal prosecution for offence not instituted--limitation of time for criminal prosecution. - .....341(1), where any fixture has been attached to a building and causes an encroachment over any public street, the general committee may require the owner or occupier to remove it. by section 450(3) if, within the time prescribed in the notice, the fixture is not duly removed, the general committee may apply to a magistrate, and he may make an order directing that the fixture be demolished by the chairman at the expense of the owner. by section 574(3), whoever fails to comply with any requisition lawfully made upon him under section 341, among others, 'shall be punished with a fine which may extend to two hundred rupees.'3. by section 631 'no person shall be liable to punishment for any offence against this act... unless complaint of such offence is made before a magistrate within.....
Judgment:

Stephen and Carnduff, JJ.

1. This case arises under the Calcutta Municipal Act, 1899, and the effect of the sections of that Act that we are concerned with is as follows.

2. By Section 341(1), where any fixture has been attached to a building and causes an encroachment over any public street, the General Committee may require the owner or occupier to remove it. By Section 450(3) if, within the time prescribed in the notice, the fixture is not duly removed, the General Committee may apply to a Magistrate, and he may make an order directing that the fixture be demolished by the Chairman at the expense of the owner. By Section 574(3), whoever fails to comply with any requisition lawfully made upon him under Section 341, among others, 'shall be punished with a fine which may extend to two hundred rupees.'

3. By Section 631 'no person shall be liable to punishment for any offence against this Act... unless complaint of such offence is made before a Magistrate within three months... next after the commission of such offence.'

4. What happened in this case is as follows. In January, 1907, a, notice under Section 341 was served upon the petitioner calling on him to remove a fixture which was alleged to be an encroachment on a public street. In October, 1907, proceedings were instituted against the petitioner under Section 450. On the 30th October, 1909, the Municipal Magistrate found that a fixture had been attached to the petitioner's house so as to cause an encroachment on a public street, and under Section 450(b) he directed that the fixture should be demolished by the Chairman at the expense of the owner, that is the petitioner.

5. We have granted a Rule on the Magistrate to show cause why the order should not be set aside on the ground that the proceeding was barred by Section 631.

6. The point that the petitioner has sought to establish is that he has been made liable to punishment for an offence against the Act. His argument is as follows. The petitioner failed to comply with a requisition lawfully made on him under Section 341 of the Act, within the meaning of Section 574, and thereby made himself liable to a penalty of two hundred rupees. The application under Section 450 was a complaint, and the Magistrate could either have punished him under Section 574 which he did not, or made an order under Section 450 which he did. But, as he was liable to punishment, the proceeding was subject to the limitation provided in Section 631. This argument is not one to which we can assent. Section 574 may make non-compliance with a requisition under Section 341(1) an offence; but, if it does, the offence must be tried according to law in the regular way, that is on a complaint, which in this case would be such a complaint as is mentioned in Section 4 of the Criminal Procedure Code. No steps were taken to this end in the present case, and, therefore, Section 631 has no application. What was done was that the special remedy provided by Section 450 was applied but there is no necessary connection between that remedy and the punishment of an offence. The two things are quite distinct, and are so from the beginning the limitation in Section 631 applies to the one and not to the other The result is that this Rule is discharged.


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