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T. Kanniah Naidu Vs. Rajammal - Court Judgment

LegalCrystal Citation
Subject criminal
CourtChennai
Decided On
Reported inAIR1941Mad685
AppellantT. Kanniah Naidu
RespondentRajammal
Excerpt:
- orderlakshmana rao, j.1. the girl is unable to maintain herself and section criminal p.c., does not limit the right of maintenance to minors. the age of the girl is therefore immaterial and the revision petition is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The girl is unable to maintain herself and Section Criminal P.C., does not limit the right of maintenance to minors. The age of the girl is therefore immaterial and the revision petition is dismissed.


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