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In Re: Ramasami Servai and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.933
AppellantIn Re: Ramasami Servai and anr.
Excerpt:
criminal procedure code (act v of 1898), section 438 - revision--interference by revision court with commitment. - ordermiller, j.1. the question whether the accused who have been committed to the court of sessions were acting in concert with those who have not jet been arrested is, the sessions judge opines, obscure; but that does not seem to be a reason for quashing the commitment: nor do i think that the inconvenience, if any, which will be caused by the trial in the sessions court of the 2nd accused before the others is of serious importance.2. i will not interfere with the commitment.
Judgment:
ORDER

Miller, J.

1. The question whether the accused who have been committed to the Court of Sessions were acting in concert with those who have not jet been arrested is, the Sessions Judge opines, obscure; but that does not seem to be a reason for quashing the commitment: nor do I think that the inconvenience, if any, which will be caused by the trial in the Sessions Court of the 2nd accused before the others is of serious importance.

2. I will not interfere with the commitment.


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