K MADUSUDANAN NAMBOODIRI Vs. UNNI NAIR
LAWS(KER)-1974-9-16
HIGH COURT OF KERALA
Decided on September 30,1974

K.MADUSUDANAN NAMBOODIRI Appellant
VERSUS
UNNI NAIR Respondents

JUDGEMENT

- (1.) THIS is an appeal against acquittal, filed by the complainant in a private complaint, C. C. No. 252 of 1972,on the file of the court of the Additional First Class Magistrate, Quilandi.
(2.) THE appellant filed a complaint against the respondents alleging that they on July 30, 1972 at about 8 p. m. criminally trespassed into the house belonging to him and committed theft of vessels and other articles worth about Rs. 6,000/ -. The learned Magistrate took the complaint on file under Section 380 read with Section 34 of the Indian Penal Code. On the appearance of the accused, the prosecution examined two eye-witnesses to the occurrence and they were P. W. 1 the complainant and P. W. 2 who was said to be present in the house at the time of the incident.
(3.) WHEN examined under Section 342 of the Code of Criminal Procedure, 1898, on the evidence of P. Ws. 1 and 2, the accused denied the prosecution case.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.