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Vatta thevan Vs. Vandal Alagappudayan and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1893)3MLJ44
AppellantVatta thevan
RespondentVandal Alagappudayan and ors.
Excerpt:
- order1. section 195, criminal procedure code, does not empower a magistrate to fix a time during which a sanction may be in force. the legislature has expressly provided that the sanction shall not remain in force for more than six months, but has conferred no power on the authority granting the sanction to limit it to a shorter period. the orders must be set aside and the deputy magistrate must receive the complaints and dispose of them according to law.
Judgment:
ORDER

1. Section 195, Criminal Procedure Code, does not empower a Magistrate to fix a time during which a sanction may be in force. The legislature has expressly provided that the sanction shall not remain in force for more than six months, but has conferred no power on the authority granting the sanction to limit it to a shorter period. The orders must be set aside and the Deputy Magistrate must receive the complaints and dispose of them according to law.


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