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The President, Pakkam Panchayat Board Vs. Munuswami Reddy - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1941Mad614; (1941)1MLJ720
AppellantThe President, Pakkam Panchayat Board
RespondentMunuswami Reddy
Excerpt:
- orderlakshmana rao, j.1. the sub-magistrate has in effect found the accused guilty of the offence under section 207 of the madras local boards act and the acquittal of the accused on the ground that the result of his objection petition was not communicated to him is unsustainable. the acquittal is therefore set aside and there will be a re-trial of the accused in accordance with law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The Sub-Magistrate has in effect found the accused guilty of the offence under Section 207 of the Madras Local Boards Act and the acquittal of the accused on the ground that the result of his objection petition was not communicated to him is unsustainable. The acquittal is therefore set aside and there will be a re-trial of the accused in accordance with law.


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