Skip to content


Suthadi Alaga thevar and ors. Vs. G.A. Baker, Authorised Agent of Proprietors of Gandanaickanur Zamin - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in116Ind.Cas.137
AppellantSuthadi Alaga thevar and ors.
RespondentG.A. Baker, Authorised Agent of Proprietors of Gandanaickanur Zamin
Cases Referred and Veduppan Servai v. Perianan Servai
Excerpt:
criminal procedure code, (act v of 1898), sections 144 and 435 - order under section 144, whether liable to revision. - orderreilly, j.1. following nataraja pillai v. rangasami pillai 72 ind cas. 536 : 47 m. 56 : 41 m.l.j. 328 : (1923) m.w.n. 240 : 17 l.w. 409 : 32 m.l.t. 214 : 21 cri. l.j. 424; a.i.r. 1923 mad. 473 and veduppan servai v. perianan servai 113 ind. cas.279 : 28 l.w. 506, (1928) m.w.n. 779; a.i.r. 1928 mad. 1108 : 55 m.l.j. 621 i must hold that the sub-magistrate's order could not be revised under section 433 of the criminal procedure code that being so the district magistrate's order, that the sub-magistrate should re-consider the matter, is not a subject for revision. this petition is dismissed.
Judgment:
ORDER

Reilly, J.

1. Following Nataraja Pillai v. Rangasami Pillai 72 Ind Cas. 536 : 47 M. 56 : 41 M.L.J. 328 : (1923) M.W.N. 240 : 17 L.W. 409 : 32 M.L.T. 214 : 21 Cri. L.J. 424; A.I.R. 1923 Mad. 473 and Veduppan Servai v. Perianan Servai 113 Ind. Cas.279 : 28 L.W. 506, (1928) M.W.N. 779; A.I.R. 1928 Mad. 1108 : 55 M.L.J. 621 I must hold that the Sub-Magistrate's order could not be Revised under Section 433 of the Criminal Procedure Code That being so the District Magistrate's order, that the Sub-Magistrate should re-consider the matter, is not a subject for revision. This petition is dismissed.


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