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G. Subrahmania Aiyar Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in4Ind.Cas.871
AppellantG. Subrahmania Aiyar
RespondentEmperor
Excerpt:
letters patent, madras, clause 12 - order refusing bail--judgment--appeal, whether lies from order of a single judge of the high, court to a decision bench. - order1. we are of opinion that the order appealed against is not a judgment within the meaning of clause 15 of the letters patent and it is an order in a criminal trial within the meaning of that clause.2. therefore no appeal lies. the appeal is dismissed.
Judgment:
ORDER

1. We are of opinion that the order appealed against is not a judgment within the meaning of Clause 15 of the Letters Patent and it is an order in a criminal trial within the meaning of that clause.

2. Therefore no appeal lies. The appeal is dismissed.


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