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The Sessions Judge of Tanjore Vs. Thiagaraja thevan - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in15Ind.Cas.313
AppellantThe Sessions Judge of Tanjore
RespondentThiagaraja thevan
Excerpt:
practice - trial with assessors--one of them found disqualified to act after the trial was begun--de novo trial--criminal procedure code (act v of 1898), sections 268, 284, 285, 438, 439. - order1. we accept the opinion of the sessions judge that the assessor referred to by him is not a proper assessor to sit in this case. the sessions judge should dispense with his attendance, choose another assessor in his place, and try the case de novo.
Judgment:
ORDER

1. We accept the opinion of the Sessions Judge that the assessor referred to by him is not a proper assessor to sit in this case. The Sessions Judge should dispense with his attendance, choose another assessor in his place, and try the case de novo.


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