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In Re: Pachai Ammal - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1903)13MLJ67
AppellantIn Re: Pachai Ammal
Excerpt:
- order1. the magistrate before whom a prosecution is instituted in pursuance of a sanction given under section 195 of the criminal procedure code by a competent court, cannot question the propriety or legality of the sanction given by the magistrate in respect of an offence of the kind mentioned in section 195 which is alleged to have been committed in any proceeding before his court.2. the petition is rejected.
Judgment:
ORDER

1. The Magistrate before whom a prosecution is instituted in pursuance of a sanction given under Section 195 of the Criminal Procedure Code by a competent Court, cannot question the propriety or legality of the sanction given by the Magistrate in respect of an offence of the kind mentioned in Section 195 which is alleged to have been committed in any proceeding before his court.

2. The petition is rejected.


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