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In Re: Dhuronidhur Ghose - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1890)ILR17Cal299
AppellantIn Re: Dhuronidhur Ghose
Excerpt:
kidnapping - penal code, section 361--takiug by father of minor wife from her husband--guardianship of wife--summons--practice. - .....complaint that his wife, a minor under sixteen years of age, had been kidnapped from his lawful guardianship by her own father, the allegation being that the wife was taken from her husband's house while he was asleep by her father, and had been removed to rungpore.2. the magistrate refused to issue a process. in his letter to this court, in showing cause against the rule, he says that there is no criminality in the act of a father taking away his own daughter, and that during his long course of experience as a magistrate, he has refused many such applications.3. we think that the cause shown is not sufficient, inasmuch as the act of the father distinctly falls within the definition of section 361, penal code. he may have had no criminal intention in taking away his own.....
Judgment:
ORDER

Tottenham and Banerjee, JJ.

1. This is an application to direct the Presidency Magistrate of the Northern Division of Calcutta to issue a process upon the petitioner's complaint that his wife, a minor under sixteen years of age, had been kidnapped from his lawful guardianship by her own father, the allegation being that the wife was taken from her husband's house while he was asleep by her father, and had been removed to Rungpore.

2. The Magistrate refused to issue a process. In his letter to this Court, in showing cause against the rule, he says that there is no criminality in the act of a father taking away his own daughter, and that during his long course of experience as a Magistrate, he has refused many such applications.

3. We think that the cause shown is not sufficient, inasmuch as the act of the father distinctly falls within the definition of Section 361, Penal Code. He may have had no criminal intention in taking away his own daughter, but the law provides, and the fact is undeniable, that the husband of a Hindu girl of the age of fifteen is her lawful guardian, and taking her away from him without his consent amounts, according to the definition given above, to kidnapping from lawful guardianship. We think, therefore, that the Magistrate must proceed according to law, and, if he believes the complaint, he is bound to issue a process.


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