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Queen-empress Vs. Ramalingam - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad430
AppellantQueen-empress
RespondentRamalingam
Excerpt:
reformatory schools act--act viii of 1897, section 8--reformatory schools' act--act v of 1876, section 22--period of detention in reformatory--rules under act of 1876. - 1. there seems to me to be no doubt that the rules, though passed under the old act, must be deemed to have been passed under the existing act. the orders must be amended so as to make the detention last till the offender in each case has attained the age of eighteen.
Judgment:

1. There seems to me to be no doubt that the rules, though passed under the old Act, must be deemed to have been passed under the existing Act. The orders must be amended so as to make the detention last till the offender in each case has attained the age of eighteen.


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