ATTAPPA GOUNDAN Vs. STATE OF TAMIL NADU
LAWS(MAD)-1950-10-16
HIGH COURT OF MADRAS
Decided on October 10,1950

ATTAPPA GOUNDAN Appellant
VERSUS
STATE OF TAMIL NADU Respondents

JUDGEMENT

Somasundaram - (1.) THERE is no evidence that the petnr. offered physical obstruction. It is doubtful whether, without physical obstruction, by mere words, a person can be said to commit an offence under Section 341, I. P. C. Even if it is considered an offence, still Section 95, I. P. C. will apply. The conviction & sentence are set aside. The petnrs. are acquitted. The fines, if paid, will be refunded.;


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