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Muthia Naick and Two ors. Vs. the King-emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1918)ILR41Mad323
AppellantMuthia Naick and Two ors.
RespondentThe King-emperor
Cases ReferredChandra Kumar Das v. The Emperor
Excerpt:
criminal procedure code (act v of 1898), section 345 - composition of an offence with one of several accused persons, effect of. - order1. petitioners' vakil contends that the composition of an offence under section 345 of the code of criminal procedure with one of several accused persons has the effect of an acquittal of all the accused persons. we can find nothing in the section to support this interpretation and if this is really the meaning of the learned judges in chandra kumar das v. the emperor 7 c.w.n. 176, we must respectfully dissent. no other authority is quoted by petitioner.2. the petition is dismissed.
Judgment:
ORDER

1. Petitioners' vakil contends that the composition of an offence under Section 345 of the Code of Criminal Procedure with one of several accused persons has the effect of an acquittal of all the accused persons. We can find nothing in the section to support this interpretation and if this is really the meaning of the learned Judges in Chandra Kumar Das v. The Emperor 7 C.W.N. 176, we must respectfully dissent. No other authority is quoted by petitioner.

2. The petition is dismissed.


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