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In Re: P.S. Venkataramana Rao - Court Judgment

LegalCrystal Citation
Subject Criminal
CourtChennai
Decided On
Reported inAIR1945Mad64
AppellantIn Re: P.S. Venkataramana Rao
Cases ReferredEmperor v. Muthiah Swamiar
Excerpt:
- orderhappell, j.1. emperor v. muthiah swamiar (1907) 30 mad. 466 is distinguishable as the present is a case where the depositions were taken under the provisions of section 176, criminal p.c. there seems no objection to the magistrate granting copies of the statements recorded under section 176, criminal p.c., of witnesses who are going to be examined at the preliminary inquiry. the magistrate will grant copies in accordance with this direction.
Judgment:
ORDER

Happell, J.

1. Emperor v. Muthiah Swamiar (1907) 30 Mad. 466 is distinguishable as the present is a case where the depositions were taken under the provisions of Section 176, Criminal P.C. There seems no objection to the Magistrate granting copies of the statements recorded Under Section 176, Criminal P.C., of witnesses who are going to be examined at the preliminary inquiry. The Magistrate will grant copies in accordance with this direction.


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