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Queen-empress Vs. Srinivasalu Naidu and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad124
AppellantQueen-empress
RespondentSrinivasalu Naidu and anr.
Excerpt:
criminal procedure code - act x of 1882, sections 195 (b), 423, 439 and 476--whether a high court in revision can revoke any order of a subordinate court under section 476, code of criminal procedure. - 1. the full bench has decided that we have the power to inter-fere to prevent a prosecution ordered under section 476, criminal procedure code, from being proceeded with. on the merits, however, we find no case whatever for interference. we dismiss both the petitions.
Judgment:

1. The Full Bench has decided that we have the power to inter-fere to prevent a prosecution ordered under Section 476, Criminal Procedure Code, from being proceeded with. On the merits, however, we find no case whatever for interference. We dismiss both the petitions.


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