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Queen-empress Vs. Venkataram Jetti - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1897)ILR20Mad444
AppellantQueen-empress
RespondentVenkataram Jetti
Excerpt:
criminal procedure code - act x of 1882, section 11--sentence imposed in british india postponed till expiry of a sentence imposed in mysore. - order1. we think it was competent to the magistrate to pass a sentence which should take effect at the only time when it could take effect, viz., after the expiration of the sentence in foreign territory.2. we therefore decline to interfere.
Judgment:
ORDER

1. We think it was competent to the Magistrate to pass a sentence which should take effect at the only time when it could take effect, viz., after the expiration of the sentence in foreign territory.

2. We therefore decline to interfere.


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