Skip to content


Srinivasa Ayyangar Vs. Queen-empress - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1894)ILR17Mad105
AppellantSrinivasa Ayyangar
RespondentQueen-empress
Cases ReferredNavivahoo v. Narotamdas Candas I.L.R.
Excerpt:
letters patent, section 15 - appeal to two judges--sanction to prosecute granted by one judge. - 1. the clause of the letters patent to which the petitioner refers has nothing to do with criminal jurisdiction. it does not, therefore, justify the appeal. the case of navivahoo v. narotamdas candas i.l.r. 7 bom. 5 has been cited. this point, however, is only mentioned incidentally and does not seem to have been considered. we are unable to agree with the decision. section 195 of the criminal procedure code is also inapplicable.2. the petition is therefore dismissed.
Judgment:

1. The clause of the Letters Patent to which the petitioner refers has nothing to do with criminal jurisdiction. It does not, therefore, justify the appeal. The case of Navivahoo v. Narotamdas Candas I.L.R. 7 Bom. 5 has been cited. This point, however, is only mentioned incidentally and does not seem to have been considered. We are unable to agree with the decision. Section 195 of the Criminal Procedure Code is also inapplicable.

2. The petition is therefore dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //