SUNDARA NADAR Vs. STATE OF TAMIL NADU
LAWS(MAD)-1952-8-12
HIGH COURT OF MADRAS
Decided on August 20,1952

SUNDARA NADAR Appellant
VERSUS
STATE OF TAMIL NADU Respondents

JUDGEMENT

Ramaswami, J. - (1.) This is an application under Article 228 of the Constitution of India for withdrawing C.C. No. 1419 of 1951 on the file of the City First Class Magistrate's Court, Madurai, to the High Court.
(2.) The facts are: On 24th October 1951 on information received, premises bearing door No. 3, Veerabhadra Aiyar Lane, South Veli Street, Madurai, was searched after complying with the formalities prescribed by law. The third and fourth accused are living in door No. 3 and the first and second accused were found manufacturing explosives and on searching the premises articles which are obviously and exclusively required for the manufacture of explosives and components of explosive substances were found. These four persons have been charged, the first and the second for the manufacturing and the third and fourth accused for allowing 1 and 2 to manufacture explosives such as fire-works, crackers etc. in a residential locality without any licence or permit. I may add for the completeness of information that there is no dispute that these persons have no permit.
(3.) The point taken now is that in charging these persons there has been infringement of fundamental rights given to citizens under clauses (f) and (g) of Article 19(1) of the Constitution of India.;


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