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Kulur Annappa Naick Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in3Ind.Cas.470
AppellantKulur Annappa Naick
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 514 - standing hail for accused--liability of person undertaking to produce accused, or in default to forfeit property. - orderralph benson, offg. c.j.1. there is nothing to show that the accused has paid the amount of his own bail bond. even if he had, i do not see how this would discharge the petitioner who is not a security in regard to the accused's bond, but has himself undertaken to produce the accused, or in default to forfeit a sum of money. the petition is dismissed.
Judgment:
ORDER

Ralph Benson, Offg. C.J.

1. There is nothing to show that the accused has paid the amount of his own bail bond. Even if he had, I do not see how this would discharge the petitioner who is not a security in regard to the accused's bond, but has himself undertaken to produce the accused, or in default to forfeit a sum of money. The petition is dismissed.


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