Skip to content


In Re: Chanlet - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtChennai
Decided On
Reported inAIR1925Mad424; 85Ind.Cas.42
AppellantIn Re: Chanlet
Excerpt:
- orderspencer, og.c.j.1. there is no objection whatever to the accused being granted a copy of the statements made by witnesses at the inquest inquiry; and it the record of the inquest proceedings was in the custody of the court, the magistrate should have allowed certified copies to be given upon the application of the accused's vakil. if the inquest report was not in the court, the magistrate had power under section 94 of the code of criminal procedure, to call for it to be produced by the police.2. the chief presidency magistrate will take back the application and pass the necessary orders.
Judgment:
ORDER

Spencer, Og.C.J.

1. There is no objection whatever to the accused being granted a copy of the statements made by witnesses at the inquest inquiry; and it the record of the inquest proceedings was in the custody of the Court, the Magistrate should have allowed certified copies to be given upon the application of the accused's Vakil. If the inquest report was not in the Court, the Magistrate had power under Section 94 of the Code of Criminal Procedure, to call for it to be produced by the Police.

2. The Chief Presidency Magistrate will take back the application and pass the necessary orders.


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