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Rangasawmi Chetty and 2 ors. Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1908)18MLJ330
AppellantRangasawmi Chetty and 2 ors.
RespondentEmperor
Excerpt:
- - there has clearly been a misjoinder of charges, the conviction must be set aside, and the fines if levied, must be refunded.wallis, j.1. an accused person cannot in a criminal trial waive the benefit of the legal provisions regulating the trial. there has clearly been a misjoinder of charges, the conviction must be set aside, and the fines if levied, must be refunded.
Judgment:

Wallis, J.

1. An accused person cannot in a criminal trial waive the benefit of the legal provisions regulating the trial. There has clearly been a misjoinder of charges, the conviction must be set aside, and the fines if levied, must be refunded.


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