Skip to content


Singaranelu Mudeliar Vs. Vardaraja Mudeliar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in2Ind.Cas.426
AppellantSingaranelu Mudeliar
RespondentVardaraja Mudeliar
Excerpt:
district municipalities act (mad. v of 1884,) rules under - criminal procedure code (act v of 1898), section 195--proceedings of collector according sanction for prosecution--appeal. - - order 1. we are not satisfied that the collector acting under the rules framed under the district municipalities act, 1884, is a court' within the meaning of section 195, criminal procedure code.order1. we are not satisfied that the collector acting under the rules framed under the district municipalities act, 1884, is a court' within the meaning of section 195, criminal procedure code. if he is not a 'court' no appeal lies to the district judge.2. we, therefore, dismiss the petition.
Judgment:
ORDER

1. We are not satisfied that the Collector acting under the rules framed under the District Municipalities Act, 1884, is a Court' within the meaning of Section 195, Criminal Procedure Code. If he is not a 'Court' no appeal lies to the District Judge.

2. We, therefore, dismiss the petition.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //