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Crown Prosecutor Vs. Doraiswami Naicker - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in1958CriLJ773
AppellantCrown Prosecutor
RespondentDoraiswami Naicker
Excerpt:
- orderlakshmana rao, j.1. there is no provision of law empowering the court to award compensation to an acquitted accused out of the fine imposed on a convicted accused and the order of the honorary presidency magistrate is unsustainable. it is therefore set aside and the compensation, if paid, to the second accused will be recovered.
Judgment:
ORDER

Lakshmana Rao, J.

1. There is no provision of law empowering the court to award compensation to an acquitted accused out of the fine imposed on a convicted accused and the order of the Honorary Presidency Magistrate is unsustainable. It is therefore set aside and the compensation, if paid, to the second accused will be recovered.


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