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(Bolla) Venkata Reddy and ors. Vs. Gadi Linga Reddy - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1927Mad1060
Appellant(Bolla) Venkata Reddy and ors.
RespondentGadi Linga Reddy
Excerpt:
- orderjackson, j.1. i see no reason to stay the criminal proceedings. apparently, having failed to get sanction, the respondent is attempting to evade the provision of s.195, criminal p. c., by presenting a complaint which stops short of the full story. it does not make clear, what is admitted. before me, that the intention to use contemplated in section 474, i. p. c., fructified into an actual use, which attracts the provisions of section 195, criminal p. c.2. such a complaint is best disposed of without delay. the petition is dismissed.
Judgment:
ORDER

Jackson, J.

1. I see no reason to stay the criminal proceedings. Apparently, having failed to get sanction, the respondent is attempting to evade the provision of S.195, Criminal P. C., by presenting a complaint which stops short of the full story. It does not make clear, what is admitted. before me, that the intention to use contemplated in Section 474, I. P. C., fructified into an actual use, which attracts the provisions of Section 195, Criminal P. C.

2. Such a complaint is best disposed of without delay. The petition is dismissed.


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