Skip to content


Kala Chand and ors. Vs. Gudadhur Biswas and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1886)ILR13Cal304
AppellantKala Chand and ors.
RespondentGudadhur Biswas and ors.
Cases ReferredPitchi v. Aukappa I.L.R.
Excerpt:
compensation - cattle trespass act, 1871, sections 20, 22--false complaint. - prinsep and beverley, jj.1. for the reasons given in the case of pitchi v. aukappa i.l.r. 9 mad. 102 in which we concur, the award of compensation under section 250 of the criminal procedure code, ordered by the magistrate to be paid by the petitioner in consequence of his having made a frivolous and vexatious complaint of illegal seizure of his cattle, must be set aside, and the fine, if paid, must be refunded.
Judgment:

Prinsep and Beverley, JJ.

1. For the reasons given in the case of Pitchi v. Aukappa I.L.R. 9 Mad. 102 in which we concur, the award of compensation under Section 250 of the Criminal Procedure Code, ordered by the Magistrate to be paid by the petitioner in consequence of his having made a frivolous and vexatious complaint of illegal seizure of his cattle, must be set aside, and the fine, if paid, must be refunded.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //