Skip to content


Vonlidi Chinna Subbi Reddy Vs. Somudu and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in1Ind.Cas.686
AppellantVonlidi Chinna Subbi Reddy
RespondentSomudu and ors.
Cases ReferredLakshminarasappa v. Mekala Venhatappa
Excerpt:
criminal procedure code (act v of 1898), sections 437 and 438 - powers of revision by district magistrate misappreciation of evidence--power of committed. - munro, j.1. the district magistrate is in error in thinking that he has no power to go into evidence and order committal if he thinks the evidence warrants it.2. lakshminarasappa v. mekala venhatappa 31 m. k133 has been recently overruled by a full bench in re narayanaswamy naidu (1909) 1 i.c. 228. the district magistrate is, therefore, directed to dispose of the petition before him in accordance with law.
Judgment:

Munro, J.

1. The District Magistrate is in error in thinking that he has no power to go into evidence and order committal if he thinks the evidence warrants it.

2. Lakshminarasappa v. Mekala Venhatappa 31 M. k133 has been recently overruled by a Full Bench In re Narayanaswamy Naidu (1909) 1 I.C. 228. The District Magistrate is, therefore, directed to dispose of the petition before him in accordance with law.


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