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In Re: Rangasami Pillai - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1915)ILR38Mad555; 30Ind.Cas.455
AppellantIn Re: Rangasami Pillai
Excerpt:
criminal procedure code (act v of 1898), sections 109, 110 - security for good behaviour under both sections, if legal. - order1. we do not think that a person should be bound over under both the sections 109 and 110 of the criminal procedure code. see kosa kumaran, in re 30 ind. cas. 450 note. we accordingly set aside the order binding him under section 109. the evidence fully supports the order so far as section 110 is concerned. we leave the order, therefore, to stand as one made under section 110.
Judgment:
ORDER

1. We do not think that a person should be bound over under both the Sections 109 and 110 of the Criminal Procedure Code. See Kosa Kumaran, In re 30 Ind. Cas. 450 note. We accordingly set aside the order binding him under Section 109. The evidence fully supports the order so far as Section 110 is concerned. We leave the order, therefore, to stand as one made under Section 110.


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