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In Re: Victor D. Souza - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported inAIR1916Mad1155(1); 30Ind.Cas.440
AppellantIn Re: Victor D. Souza
Excerpt:
criminal procedure code (act v of 1898), sections 454(2), 534 - omission to ask accused if he is an european british subject--revision. - order1. the marriage between p.w. no. 2 is sufficiently proved, and is not in dispute. the facts found do not amount in law to connivance. it is argued that accused should have been asked if he were an european british subject under section 454(2), criminal procedure code, but having regard to section 537, criminal procedure code, this, even if correct, is not a sufficient ground for interference.2. no other point is argued.3. the petition is dismissed.
Judgment:
ORDER

1. The marriage between P.W. No. 2 is sufficiently proved, and is not in dispute. The facts found do not amount in law to connivance. It is argued that accused should have been asked if he were an European British subject under Section 454(2), Criminal Procedure Code, but having regard to Section 537, Criminal Procedure Code, this, even if correct, is not a sufficient ground for interference.

2. No other point is argued.

3. The petition is dismissed.


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