Skip to content


M. Muthukumara Pillai Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported inAIR1931Mad429; 131Ind.Cas.174a
AppellantM. Muthukumara Pillai
RespondentEmperor
Cases ReferredBaidya Nath Singh v. Muspratt
Excerpt:
criminal procedure code (act v of 1898), sections 162, 202 - report of police under section 202--accused's right to copy. - orderjackson, j.1. the report of the police under section 202 of the code of criminal pro cedure is part of the record as observed in baidya nath singh v. muspratt 14 c. 141 : 11 ind. jur. 226, and there seems no reason to refuse copy. copy of list of witnesses also should be given. it is ordered accordingly. as regards other documents this court cannot decide their relevance; and petitioner must abide his remedy, if at all, by appeal.
Judgment:
ORDER

Jackson, J.

1. The report of the Police under Section 202 of the Code of Criminal Pro cedure is part of the record as observed in Baidya Nath Singh v. Muspratt 14 C. 141 : 11 Ind. Jur. 226, and there seems no reason to refuse copy. Copy of list of witnesses also should be given. It is ordered accordingly. As regards other documents this Court cannot decide their relevance; and petitioner must abide his remedy, if at all, by appeal.


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