P T CHACKO Vs. NAINAN CHACKO
LAWS(KER)-1967-7-14
HIGH COURT OF KERALA
Decided on July 21,1967

P.T. CHACKO Appellant
VERSUS
NAINAN CHACKO Respondents

JUDGEMENT

- (1.) The Ist accused in C. C. No. 95 of 1966 on the file of the Sub Magistrate's Court, Chengannur, is the revision petitioner. P. W. 1 filed a complaint alleging that the accused committed offences punishable under S.294 (b), 323, 341 and 34, IPC.
(2.) The substance of the complaint is as follows: On 1 2 1966 P. W.1 went to the tea shop of one Bhaskara Pillai at about 9. 00 P. M. for getting the price of milk supplied by him. The 1st and 2nd accused were present in the tea-shop at the time. The 1st accused on seeing the complainant called out IgpthdosStams\, X´bv¡p ]nd¡m¯hs\....... and slapped him on his left cheek. The 2nd accused caught hold of him and pushed him.
(3.) The learned Magistrate found that both the accused were guilty. He convicted the 1st accused of offences punishable under S.294 (b) and 323 and sentenced him to pay a fine of Rs.25/-, and in default to undergo S. I. for 10 days for the offence punishable under S.294 (b) and to pay a fine of Rs. 50/-, and in default to undergo S. I. for one month for the offence punishable under S.323 IPC. He convicted the 2nd accused of the offence punishable under S.341 IPC. and sentenced him to pay a fine of Rs. 25/-, and in default to undergo S. I. for 7 days.;


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