BHOONI MONEY DOSSEE Vs. NATOBAR BISWAS
LAWS(PVC)-1901-5-4
PRIVY COUNCIL
Decided on May 01,1901

BHOONI MONEY DOSSEE Appellant
VERSUS
NATOBAR BISWAS Respondents

JUDGEMENT

Habington, J - (1.) The plaintiff in this case sues the defendant for slanders imputing unchastity to the plaintiff.
(2.) The defendant denies that he uttered the words in question, and alleges that, if spoken, they are mere vulgar abuse, and that in any case they are not actionable without proof of special damage, and no special damage is alleged in the plaint.
(3.) The parties reside in adjoining house. A quarrel broke out between their respective families; in the course of that quarrel the defendant said something, which caused the plaintiff to prosecute him before the Magistrate under Sections 500 and 504 of the Indian Penal Code, on the ground that he had made imputations on her chastity. The defendant appeared to the summons, apologized and expressed his regret; whereupon the charges were withdrawn.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.