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Veggu Manikyam Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in4Ind.Cas.875
AppellantVeggu Manikyam
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 517 - disposal of property--order to recipient to produce property when called upon. - ordermunro, j.1. the magistrate has in effect directed the properly to be returned to the person from whose possession it was taken, and as that order is, in effect, the appropriate order to be passed in the circumstances of the case, there is no need for this court to interfere except to set aside the further order that the petitioner is to receive the property on condition of her producing the property or its equivalent value when ordered by a competent civil court.
Judgment:
ORDER

Munro, J.

1. The Magistrate has in effect directed the properly to be returned to the person from whose possession it was taken, and as that order is, in effect, the appropriate order to be passed in the circumstances of the case, there is no need for this Court to interfere except to set aside the further order that the petitioner is to receive the property on condition of her producing the property or its equivalent value when ordered by a competent Civil Court.


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