RATTANLAL Vs. GHISULAL PANDIYA PUBLISHER
LAWS(RAJ)-1952-3-24
HIGH COURT OF RAJASTHAN
Decided on March 13,1952

RATTANLAL Appellant
VERSUS
GHISULAL PANDIYA, PUBLISHER Respondents


Referred Judgements :-

VINDHYA PRADESH STATE V. BAIJ NATH [REFERRED TO]


JUDGEMENT

- (1.)HEARD the parties,
(2.)THIS is an application by one Rattanlal drawing the attention of the Court to the fact that the Printer and Publisher of the 'azad' Ghisulal Pandiya has committed contempt of the Court and the Courts subordinate to it by Printing and Publishing an article headed 'selfinterested persons unsuccessful in the Court of Session' in his paper, dated 24. 11. 1951. The article in question reads as below: A few days ago due to dirty party-formation Seth of Bijainagar filed a case in the Local Court of City Magistrate against ex-Director of Food and Civil Supplies, Shri Shantilalji Gupta. Against it Shri Guptaji filed a revision petition before the District and Sessions Judge, Shri Roy. This petition was accepted on Tuesday by Shri Roy and now the case cannot go on at all. There was a big crowd present in Court to hear result of the petition and on hearing these lines in judgment that the case is quite malicious and fabricated, all unanimously praised Shri Roy's impartiality and capability to do justice.
(3.)NOTICE accordingly was issued to the opposite party to show cause as to why he should not be dealt with and punished under the Contempt of Courts Act. He has appeared in Court, and has put in an unqualified apology. It is accordingly to be seen whether the Court has power to punish for contempt of the Courts subordinate to it as well and, if so, whether any contempt of the Courts subordinate to it has been made, or not.


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