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Lal Singh Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in14Ind.Cas.657
AppellantLal Singh
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 407 - appeal against order sanctioning prosecution--power of district magistrate to transfer--jurisdiction. - .....tried the case, but it was made to his successor who granted sanction. there was an appeal to the district magistrate who apparently directed that the appeal should be heard by another magistrate of the first class subordinate to him. the learned district magistrate was evidently exercising what he considered to be the power vested in him under section 407. in my opinion this section does not entitle the district magistrate to send appeals under section 195 of the criminal procedure code to a magistrate of the first class subordinate to him. the section deals with appeals from convictions. this view of the section was taken in the case of sadhu lal v. ram churn pasi 30 c. 394. i, therefore, allow the application, set aside the order of mr. kasim beg chagtai, and send back the case to.....
Judgment:

Richards, C.J.

1. This is an application to set aside the orders of two Magistrates of the first class, granting sanction to prosecute under Sections 193 and 211 of Indian Penal Code. The application for sanction was not made before the same Magistrate as had originally tried the case, but it was made to his successor who granted sanction. There was an appeal to the District Magistrate who apparently directed that the appeal should be heard by another Magistrate of the first class subordinate to him. The learned District Magistrate was evidently exercising what he considered to be the power vested in him under Section 407. In my opinion this section does not entitle the District Magistrate to send appeals under Section 195 of the Criminal Procedure Code to a Magistrate of the first class subordinate to him. The section deals with appeals from convictions. This view of the section was taken in the case of Sadhu Lal v. Ram Churn Pasi 30 C. 394. I, therefore, allow the application, set aside the order of Mr. Kasim Beg Chagtai, and send back the case to the District Magistrate with directions that he should hear the appeal himself. I expressly abstain from stating any view upon the merits.


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