Skip to content


Emperor Vs. Madiga Nallavadu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in1Ind.Cas.207a
AppellantEmperor
RespondentMadiga Nallavadu
Cases ReferredEmpress v. Manick Chandra Sarkar
Excerpt:
criminal procedure code (act v of 1898). section 339(3) - sanction of high court how to the obtained. - order1. it the sanction of the high court is desired under section 339(3), there should be a motion on behalf of the crown--vide queen-empress v. manick chandra sarkar 24 c. 492. we, therefore, decline to do anything on the sessions judge's letter. the records will be returned.
Judgment:
ORDER

1. It the sanction of the High Court is desired under Section 339(3), there should be a motion on behalf of the Crown--vide Queen-Empress v. Manick Chandra Sarkar 24 C. 492. We, therefore, decline to do anything on the Sessions Judge's letter. The records will be returned.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //