Skip to content


In Re: Nachimuthu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai High Court
Decided On
Judge
Reported inAIR1958Mad452; 1958CriLJ1197
AppellantIn Re: Nachimuthu
Excerpt:
- - his petition in effect is for a review of the orders that have been already passed by the trial court as well as the appellate court.orderbasheer ahmed sayeed, j.1. the petitioner has exhausted all his. remedies available to him under the law. his present application is that the sentences that been already passed in four different cases should all be made to run concurrently. his petition in effect is for a review of the orders that have been already passed by the trial court as well as the appellate court.it is pointed out that there is no provision of law for such a review being entertained in orders passed under the criminal procedure code. if this were a matter of mere clerical error obviously some relief can be given in regard to the sentence.; but this is not so. it is therefore not possible to entertain such an application. the application is devoid of merits and it is therefore dismissed.
Judgment:
ORDER

Basheer Ahmed Sayeed, J.

1. The petitioner has exhausted all his. remedies available to him under the law. His present application is that the sentences that been already passed in four different cases should all be made to run concurrently. His petition in effect is for a review of the orders that have been already passed by the trial Court as well as the Appellate Court.

It is pointed out that there is no provision of law for such a review being entertained in orders passed under the Criminal Procedure Code. If this were a matter of mere clerical error obviously some relief can be given in regard to the sentence.; But this is not so. It is therefore not possible to entertain such an application. The application is devoid of merits and it is therefore dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //