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Queen-empress Vs. Ramasami - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1898)ILR21Mad114
AppellantQueen-empress
RespondentRamasami
Excerpt:
criminal procedure code - act x of 1882, section 419--presentation of criminal appeal. - 1. the cases decided by this court do not go further than to hold that, if an authorised pleader present an appeal by the hand of his clerk, the presentation should he accepted as if made by the pleader himself. it has nowhere been held that a pleader may present an appeal by a person who is not his clerk and over whose conduct and actions he has no control.2. we cannot therefore say that the head assistant magistrate was wrong in rejecting these appeals.
Judgment:

1. The cases decided by this Court do not go further than to hold that, if an authorised pleader present an appeal by the hand of his clerk, the presentation should he accepted as if made by the pleader himself. It has nowhere been held that a pleader may present an appeal by a person who is not his clerk and over whose conduct and actions he has no control.

2. We cannot therefore say that the Head Assistant Magistrate was wrong in rejecting these appeals.


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