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In Re: Pakkiriswami Pillai - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1948Mad297; (1947)2MLJ384
AppellantIn Re: Pakkiriswami Pillai
Excerpt:
- orderyaha ali, j.1. there is no finding given by the magistrates that the prosecution is expedient in the interests of justice. this is an incurable defect in the order made by the magistrates under section 476 of the code of criminal procedure. the petition is allowed. the complaint filed will be withdrawn.
Judgment:
ORDER

Yaha Ali, J.

1. There is no finding given by the Magistrates that the prosecution is expedient in the interests of justice. This is an incurable defect in the order made by the Magistrates under Section 476 of the Code of Criminal Procedure. The petition is allowed. The complaint filed will be withdrawn.


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