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Kotta Atchayya and anr. Vs. Devarasetti Gangayya - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1892)2MLJ64
AppellantKotta Atchayya and anr.
RespondentDevarasetti Gangayya
Excerpt:
- order:--the only parties to these proceedings are the 1st and 2nd defendants. so far as they are concerned the order of the sessions judge must be set aside inasmuch as the sanction of the registrar is required by section 195, criminal procedure code, for their prosecution. the order of december 3rd, 1890, staying proceedings is discharged.
Judgment:
ORDER

:--The only parties to these proceedings are the 1st and 2nd defendants. So far as they are concerned the order of the Sessions Judge must be set aside inasmuch as the sanction of the Registrar is required by Section 195, Criminal Procedure Code, for their prosecution. The order of December 3rd, 1890, staying proceedings is discharged.


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