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Report No. 154

Part III

Criminal Jurisdiction

26. Nyaya Panchayat to take cognizance of and try offences.-

The Nyaya Panchayat shall take cognizance of, and try, any of the following offences either on a complaint or on a police report, when committed within the local limits of its jurisdiction, namely:

(1) offences punishable under sections 160, 277, 278, 283 to 291, 323, 334, 341, 342, 352, 358, 504 and 510 of the Indian Penal Code;

(2) offences punishable under section 379 of the Indian Penal Code in respect of property of the value of which does not exceed rupees fifty thousand;

(3) offences punishable under section 426 of the Indian Penal Code when the loss or damage, caused thereby does not exceed rupees fifty thousand;

(4) complaints of illegal seizure or detention of cattle under the Chapter V of the Cattle Trespass Act, 1871 (Central Act I of 1871) and offences of forcibly opposing the seizure of the cattle or rescuing the same, punishable under section 24 of that Act, and offences of damage to land or crops or public roads by pigs or cattle punishable under section 26 of that Act:

Provided that in the case of complaint of illegal seizure or detention of cattle under Chapter V aforesaid, the compensation that may be awarded by a Nyaya Panchayat shall not exceed five hundred rupees;

(5) offences punishable under the Andhra Pradesh Panchayat Raj Act, 1994 (Act 13 of 1993);

(6) offences under clauses (a), (c) and (d) of section 8 and sections 9 to 11 of the Andhra Pradesh Prohibition Act, 1995 (Act 17 of 1995);

(7) offences against women punishable under the Indian Penal Code and triably by a Judicial First Class Magistrate;

(8) maintenance cases under section 125, Code of Criminal Procedure, 1973 (Central Act of 2 of 1974).

Explanation.-The offences mentioned in this section shall include abetments of such offences.



The Code of Criminal Procedure, 1973 Back




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