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In Re: Natesa Padayachi and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad649; (1940)1MLJ760
AppellantIn Re: Natesa Padayachi and ors.
Excerpt:
- orderlakshmana rao, j.1. the complainant was cheated and parted with the money at trichinopoly and the case can be tried by the sub-divisional magistrate of trichinopoly - vide section 182 of the code of criminal procedure. the records will therefore be returned and the sub-divisional magistrate will proceed with, the case in accordance with law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The complainant was cheated and parted with the money at Trichinopoly and the case can be tried by the Sub-Divisional Magistrate of Trichinopoly - vide Section 182 of the Code of Criminal Procedure. The records will therefore be returned and the Sub-Divisional Magistrate will proceed with, the case in accordance with law.


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