NARAYANA REDDIAR Vs. STATE OF TAMIL NADU
LAWS(MAD)-1952-1-2
HIGH COURT OF MADRAS
Decided on January 10,1952

NARAYANA REDDIAR Appellant
VERSUS
STATE OF TAMIL NADU Respondents

JUDGEMENT

Ramaswami - (1.) IN the peculiar circumstances of the case the prosecutions under Section 182, Penal Code, ought not to have been launched because the offence for which these persons have been convicted is for the offence of tergiversation, namely that they have not stuck to their previous statement notwithstanding that the previous statement might be untrue and secondly sticking to the previous statement would only be to incriminate themselves because the law deals with the bribe-givers and bribe-takers on the same par and treats them as accomplices of each other. Therefore when it has not been shown whether the information given by these persons was false or true and secondly when these accused persons were not bound to in criminate themselves these prosecutions were misconceived. The convictions and sentences cannot be supported and they are set aside. The fine amounts, if collected, would be refunded.;


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