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Kuppuswami Rao Vs. Sathiapria Rao - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1931Mad768
AppellantKuppuswami Rao
RespondentSathiapria Rao
Excerpt:
- orderjackson, j.1. there is no provision in law by which the sessions judge can direct the additional. district magistrate to prefer a complaint under section 476-13, criminal p. c. the superior court may it-self make the complaint.2. the order of the sessions judge is accordingly cancelled.
Judgment:
ORDER

Jackson, J.

1. There is no provision in law by which the Sessions Judge can direct the Additional. District Magistrate to prefer a complaint under Section 476-13, Criminal P. C. The Superior Court may it-self make the complaint.

2. The order of the Sessions Judge is accordingly cancelled.


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