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Atchayya and anr. Vs. Gangayya - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1892)ILR15Mad138
AppellantAtchayya and anr.
RespondentGangayya
Excerpt:
criminal procedure code, section 195 - registration act--act iii of 1877, sections 72-75--'court'--sanction prosecution for perjury. - 1. the only parties to these proceedings are the first and second defendants. so far as they are concerned the order of the sessions judge must be set aside inasmuch as the sanction of the registrar is required by section 195, criminal procedure code, for their prosecution. the order of december 3rd, 1890, staying proceedings is discharged.
Judgment:

1. The only parties to these proceedings are the first and second defendants. So far as they are concerned the order of the Sessions Judge must be set aside inasmuch as the sanction of the Registrar is required by Section 195, Criminal Procedure Code, for their prosecution. The order of December 3rd, 1890, staying proceedings is discharged.


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