GOVERNMENT OF BENGAL Vs. SENAYAT ALI
LAWS(PVC)-1900-1-8
PRIVY COUNCIL
Decided on January 22,1900

GOVERNMENT OF BENGAL Appellant
VERSUS
SENAYAT ALI Respondents

JUDGEMENT

Prinsep and Stanley, JJ - (1.) The matters raised for our determination in this appeal relate to the construction of the sections regarding municipal ferries contained in the Bengal Municipal Act. Certain persons were travelling by sampan in a khal which flows into the Kurufali river. On that river there is a municipal ferry plying in the neighbourhood of that khal. Complaint was made to the Magistrate by some passengers in a boat going through that khal, and after entering the Kurufali river, landing them on the opposite side, that they had been stopped by the servants of the ferryman, and had been made to pay tolls under the Municipal Act as if they had crossed that river in a municipal ferry boat.
(2.) There was some argument before the Assistant Magistrate, who held the trial, whether the terms of Section 155 of the Municipal Act; in regard to the limits of the ferry would apply to passengers going from a distance of more than two miles through the khal into the river so as to convey them to the opposite bank. For the defence, it was contended that the passengers had entered that boat within two miles from the mouth of the khal, and were therefore within the terms of Section 155. The Assistant Magistrate, however, held, on the evidence, that the passengers had entered the boat beyond the limit of two miles; that, therefore, they would not come within the terms of the Municipal Act; and that consequently the demanding and obtaining payment. of tolls from them by the servants of the municipal ferryman and their detention until such payments were made, constituted the offence of wrongful restraint, of which he accordingly convicted the servants and sentenced them to a fine.
(3.) On appeal, the District Magistrate held that he was bound to follow a judgment in a precisely similar case delivered by the Sessions Judge, in which that officer had held that the crossing of the bar at the mouth of the khal, so as to enter the Kurufali river, and to land passengers on the opposite bank, constituted a breach of the Municipal Act. He accordingly set aside the conviction and sentence.;


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