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King-emperor Vs. Thammana Reddi and Two ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1902)ILR25Mad667
AppellantKing-emperor
RespondentThammana Reddi and Two ors.
Excerpt:
criminal procedure code - act v of 1898, section 250--frivolous or vexatious accusations--case instituted on 'information given to a magistrate'--information to a village magistrate--discharge of accused--order awarding compensation--validity. - 1. we think that the view of the district magistrate is correct. we set aside so much of the second-class magistrate's order as was made under section 250, criminal procedure code, and direct that the amount, if any, levied as compensation be refunded.
Judgment:

1. We think that the view of the District Magistrate is correct. We set aside so much of the Second-class Magistrate's order as was made under Section 250, Criminal Procedure Code, and direct that the amount, if any, levied as compensation be refunded.


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