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Ananga Mohan Dutta Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in44Ind.Cas.352
AppellantAnanga Mohan Dutta
RespondentEmperor
Excerpt:
penal code (act xlv of 1860), section 182 - false information--suspicion, expression of, whether amounts to giving false information. - 1. in this case a rule has been issued to show cause why the prosecution of the petitioner under section 182, indian penal code, should not be quashed. it appears that in his complaint the petitioner made no statement which can be said to be false. it is not denied that the hukka was stolen from his house. as to the person or persons who stole it, all that he said in his complaint was that he suspected two persons. that does not amount to giving false information. the rule is accordingly made absolute and the proceedings against the petitioner are quashed.
Judgment:

1. In this case a Rule has been issued to show cause why the prosecution of the petitioner under Section 182, Indian Penal Code, should not be quashed. It appears that in his complaint the petitioner made no statement which can be said to be false. It is not denied that the hukka was stolen from his house. As to the person or persons who stole it, all that he said in his complaint was that he suspected two persons. That does not amount to giving false information. The Rule is accordingly made absolute and the proceedings against the petitioner are quashed.


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