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Queen-empress Vs. Venkataratnam Pantulu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad14
AppellantQueen-empress
RespondentVenkataratnam Pantulu
Excerpt:
criminal procedure code - act x of 1882, sections 161, 172. - 1. we are not prepared to hold that the chief presidency magistrate was wrong in refusing a copy of the charge-sheet to the prisoner's attorney at the present stage of the proceedings.2. the petition is dismissed.3. gordon, attorney for petitioner.
Judgment:

1. We are not prepared to hold that the Chief Presidency Magistrate was wrong in refusing a copy of the charge-sheet to the prisoner's attorney at the present stage of the proceedings.

2. The petition is dismissed.

3. Gordon, Attorney for Petitioner.


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