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Mundlamuny Ellamandu Vs. Gadipudi Chinnah Venkiah - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in2Ind.Cas.159a
AppellantMundlamuny Ellamandu
RespondentGadipudi Chinnah Venkiah
Excerpt:
criminal procedure code (act v of 1898), section 145(4) - dispute as to immovable property--no finding as to recent possession. - ordermunro, j.1. the magistrate has not found, as he should have done, under section 145 (4) of the criminal procedure code which of the parties was in possession on the date of the order passed under section 145 (1). the possession he has found is possession a year earlier. the order is, therefore, set aside.
Judgment:
ORDER

Munro, J.

1. The Magistrate has not found, as he should have done, under Section 145 (4) of the Criminal Procedure Code which of the parties was in possession on the date of the order passed under Section 145 (1). The possession he has found is possession a year earlier. The order is, therefore, set aside.


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