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In Re: V. Mekala Venkatappa and ors. - Court Judgment

LegalCrystal Citation
Subject Criminal
CourtChennai
Decided On
Reported inAIR1940Mad755
AppellantIn Re: V. Mekala Venkatappa and ors.
Excerpt:
- orderlakshmana rao, j.1. the petitioners have been convicted under section 510, i.p.c., and it is not an offence involving a breach of the peace. the order for security under section 106, criminal p.c., is therefore unsustainable and it is set aside. otherwise] these petitions are dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The petitioners have been convicted under Section 510, I.P.C., and it is not an offence involving a breach of the peace. The order for security under Section 106, Criminal P.C., is therefore unsustainable and it is set aside. Otherwise] these petitions are dismissed.


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