Skip to content


In Re: Markapuram Pedda Subbanna - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1939Mad469; (1939)1MLJ899
AppellantIn Re: Markapuram Pedda Subbanna
Excerpt:
- .....magistrate of jammalamadugu under section 29 of the indian telegraphs act for causing a false message to be transmitted from cudappah and his objection to the jurisdiction of the sub-divisional magistrate of jammalamdugu to try the case was upheld by the sub-divisional magistrate. the records were then submitted by the sub-divisional magistrate to the district magistrate and the case was transferred by the district magistrate to the file of the sub-divisional magistrate of cudappah who has jurisdiction. this as held in sikka goundan, in re a.i.r. 1923 mad. 326, is not permissible and the order of transfer cannot be sustained. it is therefore set aside and the case is re-transferred to the file of the sub-divisional magistrate of jammalamadugu for disposal according to law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The petitioner was charged before the Sub-Divisional Magistrate of Jammalamadugu under Section 29 of the Indian Telegraphs Act for causing a false message to be transmitted from Cudappah and his objection to the jurisdiction of the Sub-Divisional Magistrate of Jammalamdugu to try the case was upheld by the Sub-Divisional Magistrate. The records were then submitted by the Sub-Divisional Magistrate to the District Magistrate and the case was transferred by the District Magistrate to the file of the Sub-Divisional Magistrate of Cudappah who has jurisdiction. This as held in Sikka Goundan, In re A.I.R. 1923 Mad. 326, is not permissible and the order of transfer cannot be sustained. It is therefore set aside and the case is re-transferred to the file of the Sub-Divisional Magistrate of Jammalamadugu for disposal according to law.


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