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Gangadhara Padayachi and ors. Vs. Velayada Pillai and ors. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in6Ind.Cas.358
AppellantGangadhara Padayachi and ors.
RespondentVelayada Pillai and ors.
Cases Referred and Hurniandi v. Ramkunantu
Excerpt:
practice - procedure--order of sessions judge addressed to magistrate--refusal of the district magistrate to forward, order. - order1. the district magistrate must forward the orders to the magistrates to whom they are addressed. he has no right to withhold an order of the sessions judge on the ground that in his opinion it is not a legal order.2. if he desires to obtain a revision of the orders of the sessions judge, he should move this court through the law officers of the government [vide queen-empress v. shere singh 9 a. 362], and hurniandi v. ramkunantu 18 c 186.
Judgment:
ORDER

1. The District Magistrate must forward the orders to the Magistrates to whom they are addressed. He has no right to withhold an order of the Sessions Judge on the ground that in his opinion it is not a legal order.

2. If he desires to obtain a revision of the orders of the Sessions Judge, he should move this Court through the Law Officers of the Government [Vide Queen-Empress v. Shere Singh 9 A. 362], and Hurniandi v. Ramkunantu 18 C 186.


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