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In Re: Shaik Mastan Sahib - Court Judgment

LegalCrystal Citation
Subject criminal
CourtChennai
Decided On
Reported inAIR1941Mad748
AppellantIn Re: Shaik Mastan Sahib
Excerpt:
- orderlakshmana rao, j.1. the sub-magistrate should have committed the accused to the court of session under section 348, criminal p.c., and the irregularity could have been cured by the sub-divisional magistrate by a reference to the district magistrate under rule 97 of the criminal rules of practice and orders. but the materials on record do not warrant further proceedings and the records will be returned.
Judgment:
ORDER

Lakshmana Rao, J.

1. The Sub-Magistrate should have committed the accused to the Court of Session under Section 348, Criminal P.C., and the irregularity could have been cured by the Sub-divisional Magistrate by a reference to the District Magistrate under Rule 97 of the Criminal Rules of Practice and Orders. But the materials on record do not warrant further proceedings and the records will be returned.


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