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Madavarayachar Vs. Subba Rau and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1892)ILR15Mad94
AppellantMadavarayachar
RespondentSubba Rau and ors.
Excerpt:
criminal procedure code, section 528 - village munsif. - 1. village magistrates are not magistrates under the code, of criminal procedure, and, therefore, we do not think that the joint magistrate had power under section 528 to withdraw the case and transfer it for disposal to the second-class magistrate.2. the order must be set aside.
Judgment:

1. Village Magistrates are not Magistrates under the Code, of Criminal Procedure, and, therefore, we do not think that the Joint Magistrate had power under Section 528 to withdraw the case and transfer it for disposal to the Second-Class Magistrate.

2. The order must be set aside.


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