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Mandavalli Satyanarayanamurthi Vs. Kotha Manikyala Rao - Court Judgment

LegalCrystal Citation
Subject crimianl
CourtChennai
Decided On
Reported inAIR1940Mad265
AppellantMandavalli Satyanarayanamurthi
RespondentKotha Manikyala Rao
Excerpt:
- orderlakshmana rao, j.1. the view of the joint magistrate that a partner cannot be convicted of criminal breach of trust under any circumstances is erroneous and the order of acquittal cannot be sustained. it is therefore set aside and there will be a retrial in accordance with law by such other magistrate aa the district magistrate may direct.
Judgment:
ORDER

Lakshmana Rao, J.

1. The view of the Joint Magistrate that a partner cannot be convicted of criminal breach of trust under any circumstances is erroneous and the order of acquittal cannot be sustained. It is therefore set aside and there will be a retrial in accordance with law by such other Magistrate aa the District Magistrate may direct.


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