Skip to content


K. Narasimha Chariar and anr. Vs. Pillanna and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.289
AppellantK. Narasimha Chariar and anr.
RespondentPillanna and ors.
Excerpt:
criminal procedure code (act v of 1898), sections 145 and 148 - withdrawal of proceedings by petitioner--award of costs--order allowing withdrawal, whether a 'decision.' - ordermunro, j.1. i doubt if the order of the magistrate can be considered a 'decision' under section 145, criminal procedure code, and, that being so, costs could not be awarded under section 148 of the criminal procedure code. the order as to costs is set aside, and the costs, if paid, will be refunded.
Judgment:
ORDER

Munro, J.

1. I doubt if the order of the Magistrate can be considered a 'decision' under Section 145, Criminal Procedure Code, and, that being so, costs could not be awarded under Section 148 of the Criminal Procedure Code. The order as to costs is set aside, and the costs, if paid, will be refunded.


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