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Petitioner Vs. Respondent - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCrl.M.P.No. 10044 of 2016 in Crl.A.No. 398 of 2016
Judge
AppellantPetitioner
RespondentRespondent
Excerpt:
.....special court for exclusive trial of cases registered under the scheduled castes and scheduled tribes (prevention of atrocities) act, 1989 at villupuram district. 3. considering the difficulties expressed on behalf of the petitioners/appellants/a1 to a12 and also this court taking note of the fact that the petitioners/appellants/a1 to a12 adhering to the conditions imposed by this court in crl.m.p.no.5995 of 2016 in crl.a.no.398 of 2016 dated 07.06.2016 without any default, this court directs the petitioners/appellants/a1 to a12 to appear before the the learned sessions judge, special court for exclusive trial of cases registered under the scheduled castes and scheduled tribes (prevention of atrocities) act, 1989 at villupuram district, once in every two months i.e., on the first.....
Judgment:

M. Venugopal, J.

1. Heard the Learned for the Petitioners/Appellants/A1 to A12 and the Learned Additional Public Prosecutor for the Respondent/Complainant.

2. According to the Learned Counsel for the Petitioners/Appellants /A1 to A12, they are abiding the conditions imposed by this Court in Crl.M.P.No.5995 of 2016 in Crl.A.No.398 of 2016 dated 07.06.2016 without any default till today. At this stage, it is represented on behalf of the Petitioners/Appellants/A1 to A12 that the Petitioners are coolies and they find it difficult to appear before the Learned Sessions Judge, Special Court for Exclusive Trial of Cases registered under the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989 at Villupuram District.

3. Considering the difficulties expressed on behalf of the Petitioners/Appellants/A1 to A12 and also this Court taking note of the fact that the Petitioners/Appellants/A1 to A12 adhering to the conditions imposed by this Court in Crl.M.P.No.5995 of 2016 in Crl.A.No.398 of 2016 dated 07.06.2016 without any default, this Court directs the Petitioners/Appellants/A1 to A12 to appear before the the Learned Sessions Judge, Special Court for Exclusive Trial of Cases registered under the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989 at Villupuram District, once in every two months i.e., on the first working day of the Second Month at 11.00 A.M. till the disposal of the Appeal.

4. Accordingly, the Criminal Miscellaneous Petition is ordered.


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