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Yalla Gangulu Vs. Mamidi Dali - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad74
AppellantYalla Gangulu
RespondentMamidi Dali
Excerpt:
criminal procedure code, section 545 - death caused by egligence--compensation to widow. - 1. under section 413, criminal procedure code, the sessions judges was precluded from entertaining the appeal.2. we set aside his proceedings.3. in exercise of our powers of revision we set aside so much of the deputy magistrate's order as awards compensation to the deceased man's widow.
Judgment:

1. under Section 413, Criminal Procedure Code, the Sessions Judges was precluded from entertaining the appeal.

2. We set aside his proceedings.

3. In exercise of our powers of revision we set aside so much of the Deputy Magistrate's order as awards compensation to the deceased man's widow.


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