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Thoonga Vedan Alias Chinnama Naicken and ors. Vs. Perumal Goundan and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1941Mad374; (1941)1MLJ43
AppellantThoonga Vedan Alias Chinnama Naicken and ors.
RespondentPerumal Goundan and ors.
Excerpt:
- orderlakshmana rao, j.1. there was no order as to costs in the decision under section 147 of the code of criminal procedure and the award of costs by a subsequent order cannot be supported. the revision petition is therefore allowed and the order as to costs is set aside.
Judgment:
ORDER

Lakshmana Rao, J.

1. There was no order as to costs in the decision under Section 147 of the Code of Criminal Procedure and the award of costs by a subsequent order cannot be supported. The Revision Petition is therefore allowed and the order as to costs is set aside.


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