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State Vs. Ittiavirah Apprehen - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKerala High Court
Decided On
Judge
Reported in1954CriLJ652
AppellantState
Respondentittiavirah Apprehen
Cases ReferredKuppuswami Rao v. The King
Excerpt:
- koshi c.j.1. the order sought to be appealed from is 'no final order' within the meaning of article 134(1) of the constitution. hence the order is not appealable. vide - kuppuswami rao v. the king air 1949 fc 1 (a) interpreting similar words in section 205(1), government of india act of 1935. we do not, therefore, have to consider whether on the merits this is a fit case for appeal. rejected.
Judgment:

Koshi C.J.

1. The order sought to be appealed from is 'no final order' within the meaning of Article 134(1) of the Constitution. Hence the order is not appealable. Vide - Kuppuswami Rao v. The King AIR 1949 FC 1 (A) interpreting similar words in Section 205(1), Government of India Act of 1935. We do not, therefore, have to consider whether on the merits this is a fit case for appeal. Rejected.


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