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In Re: Abdul Rahim Beg - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported in58Ind.Cas.528; (1919)37MLJ588
AppellantIn Re: Abdul Rahim Beg
Cases ReferredCode of Criminal Procedure (See Mahajan Sheik v. Emperor I.L.R.
Excerpt:
- order1. the summons was illegal as not sealed as required by section 68 of the code of criminal procedure (see mahajan sheik v. emperor i.l.r. (1914) cal. 708, decided with reference to the analogous provisions in section 75 of the code of criminal procedure in respect of warrants)2. we set aside the orders of the courts below granting sanction to prosecute the petitioner for disobeying the said void summons.
Judgment:
ORDER

1. The summons was illegal as not sealed as required by Section 68 of the Code of Criminal Procedure (See Mahajan Sheik v. Emperor I.L.R. (1914) Cal. 708, decided with reference to the analogous provisions in Section 75 of the Code of Criminal Procedure in respect of warrants)

2. We set aside the orders of the Courts below granting sanction to prosecute the petitioner for disobeying the said void summons.


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