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In Re: Public Prosecutor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1938Mad613
AppellantIn Re: Public Prosecutor
Excerpt:
- orderlakshmana rao, j.1. section 397, criminal p.c., is not applicable to sentences of detention under section 8, madras borstal schools act and the direction that the sentence of detention in this case should commence after the expiration of the previous sentence of detention is illegal. the direction that the sentence in this case should commence after the previous sentence of detention is therefore set aside.
Judgment:
ORDER

Lakshmana Rao, J.

1. Section 397, Criminal P.C., is not applicable to sentences of detention Under Section 8, Madras Borstal Schools Act and the direction that the sentence of detention in this case should commence after the expiration of the previous sentence of detention is illegal. The direction that the sentence in this case should commence after the previous sentence of detention is therefore set aside.


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