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T. Narasinga Rao Vs. Vittoba Rao and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported inAIR1916Mad1220(1); 30Ind.Cas.136
AppellantT. Narasinga Rao
RespondentVittoba Rao and ors.
Cases ReferredTarbati Gharan Roy v. Sajjad Ahmad Chowdhoy
Excerpt:
magistrate, jurisdiction of - review of order. - ordertyabji, j.1. the magistrate had no power to alter or review the order of 18th february j. 904, tarbati gharan roy v. sajjad ahmad chowdhoy 35 c.k 350 : 12 c.w.n. 605 : 7 cr. l.j. 401, in re hari lal buck 22 b. k949. his order of 23rd august 1914 is, therefore, set aside.
Judgment:
ORDER

Tyabji, J.

1. The Magistrate had no power to alter or review the order of 18th February J. 904, Tarbati Gharan Roy v. Sajjad Ahmad Chowdhoy 35 C.K 350 : 12 C.W.N. 605 : 7 Cr. L.J. 401, In re Hari Lal Buck 22 B. K949. His order of 23rd August 1914 is, therefore, set aside.


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