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South Indian General Assurance and Co. Ltd. and ors. Vs. Registrar of Life Insurance Companies - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad623
AppellantSouth Indian General Assurance and Co. Ltd. and ors.
RespondentRegistrar of Life Insurance Companies
Cases ReferredAnantia v. Emperor
Excerpt:
- orderlakshmana rao, j.1. the complaints were sought to be withdrawn against some of the accused and the magistrate acquitted them. there was no formal withdrawal of the complaint and as pointed out in anantia v. emperor (1924) 11 a.i.r. lah. 595 , in which all the decisions were considered, there is nothing in section 248 which involves a withdrawal of the whole complaint merely because the complaint is withdrawn as against some of the accused. there is therefore no substance in these petitions and they are dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The complaints were sought to be withdrawn against some of the accused and the Magistrate acquitted them. There was no formal withdrawal of the complaint and as pointed out in Anantia v. Emperor (1924) 11 A.I.R. Lah. 595 , in which all the decisions were considered, there is nothing in Section 248 which involves a withdrawal of the whole complaint merely because the complaint is withdrawn as against some of the accused. There is therefore no substance in these petitions and they are dismissed.


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