Skip to content


The District Magistrate of Kurnool Vs. Chandra Thirumal Reddy and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1938Mad909; (1938)2MLJ531
AppellantThe District Magistrate of Kurnool
RespondentChandra Thirumal Reddy and ors.
Excerpt:
- orderlakshmana rao, j.1. the view of the joint magistrate is untenable and he has no power to award costs in applications under section 528 of the code of criminal procedure.2. the reference is therefore accepted and the order as to costs is set aside. the amount if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The view of the Joint Magistrate is untenable and he has no power to award costs in applications under Section 528 of the Code of Criminal Procedure.

2. The reference is therefore accepted and the order as to costs is set aside. The amount if levied will be refunded.


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