ATRA VEERASWAMY REDDI Vs. SOMA RAMAYYA
LAWS(APH)-1954-12-15
HIGH COURT OF ANDHRA PRADESH
Decided on December 03,1954

ATRA VEERASWAMY REDDI Appellant
VERSUS
SOMA RAMAYYA Respondents

JUDGEMENT

- (1.) This case in revision is directed against the order of the Sub-divisional Magistrate confirming the conviction and sentence of fine of Rs. 50 under section 116 (3) of the Madras Village Panchayats Act.
(2.) The respondent was elected president of the Panchayat of Nallamothuvari- parem, hamlet of Karlapalem, on the 17th of January, 1953. The petitioner was, the President up to that date. He handed over some of the properties of the Panchayat to the respondent on the 25th of February, 1953, as seen from Exhibits P-2 and P-3. A notice was issued to him calling upon him to hand over the other items montioned therein. He did not comply with this demand, and so another notice was issued on the 27th of November, 1953, but to no purpose. Consequen|ly,fa complaint was filed against him by the present President under section 116 (3) of the Village Panchayats Act.
(3.) In support of the prosecution, 3 witnesses were examined. They spoke to the father of the petitioner to deliver a radio, 8 cement pipes and papers relating to a civil case. Various defences were raised by the petitioner, the chief of them being that all the properties were delivered as required of him by notice, dated 30th March, 1953, that the prosecution was incompetent as the sanction of the Government was nor obtained, and lastly it was barred by limitation. The Courts below rejected all the defences and convicted the petitioner as montioned above.;


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