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In Re: Nandipati Ramireddi and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1931)60MLJ694
AppellantIn Re: Nandipati Ramireddi and anr.
Excerpt:
- jackson, j.1. it seems that an entirely wrong system of procedure is developing in the lower courts. accused persons before they are charged and put upon their defence anticipate their defence by petitions on which the trial court writes written orders, and these are then brought up on revision. the procedure is quite misconceived. an accused person must wait till he is charged before he defends himself, and if he is convicted his first remedy is in most cases by way of appeal. at this stage there is no room for revision.2. the criminal revision petition is dismissed.
Judgment:

Jackson, J.

1. It seems that an entirely wrong system of procedure is developing in the Lower Courts. Accused persons before they are charged and put upon their defence anticipate their defence by petitions on which the trial Court writes written orders, and these are then brought up on revision. The procedure is quite misconceived. An accused person must wait till he is charged before he defends himself, and if he is convicted his first remedy is in most cases by way of appeal. At this stage there is no room for revision.

2. The Criminal Revision Petition is dismissed.


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