Skip to content


Queen-empress Vs. Subrahman1a Ayyar - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1901)ILR24Mad161
AppellantQueen-empress
RespondentSubrahman1a Ayyar
Excerpt:
bail - release on bail of a person convicted by sessions court of madras pending appeal to privy council--jurisdiction of high court. - 1. in our judgment this court has jurisdiction to make an order, in this case, releasing the accused on bail pending the decision of the privy council.2. having regard to the rule laid down by the judicial committee in ex parte carew [1897] a.c. 719 as to the circumstances in which an appeal in a criminal matter will be admitted by the privy council, we think we ought to allow the accused to be released on bail in the present case.3. the accused will be released on bail on entering into his own recognizances for rs. 10,000 and on the recognizances of two sureties for rs. 5,000 each.
Judgment:

1. In our judgment this Court has jurisdiction to make an order, in this case, releasing the accused on bail pending the decision of the Privy Council.

2. Having regard to the rule laid down by the Judicial Committee in Ex parte Carew [1897] A.C. 719 as to the circumstances in which an appeal in a criminal matter will be admitted by the Privy Council, we think we ought to allow the accused to be released on bail in the present case.

3. The accused will be released on bail on entering into his own recognizances for Rs. 10,000 and on the recognizances of two sureties for Rs. 5,000 each.


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