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Sina Thana Navana Nachiappa Chetty Vs. M. Nachiappa Chettiar - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in171Ind.Cas.931; (1937)2MLJ902
AppellantSina Thana Navana Nachiappa Chetty
RespondentM. Nachiappa Chettiar
Cases Referred and Emperor v. Corporal Allen
Excerpt:
criminal procedure code (act v of 1898), section 503 - issue of commission, to examine witness in burma--if can be issued. - .....rao, j.1. this is an application to revise an order of the district magistrate refusing to issue a commission for the examination of a witness in burma and the sole question for determination is whether the district magistrate has jurisdiction to issue the commission. section 503 of the code of criminal procedure does not empower the district magistrate to issue a commission for the examination of any witness beyond british india or the territories of any prince or chief in india, where there is an officer representing the british indian government: vide empress v. moorga chetty 5 bom. 338 and emperor v. corporal allen 10 cr.l.j. 571 : 4 ind. cas. 400 and it is not disputed that burma has ceased to be part of british india. the existence of magistrates in burma to whom.....
Judgment:
ORDER

Lakshmana Rao, J.

1. This is an application to revise an order of the District Magistrate refusing to issue a commission for the examination of a witness in Burma and the sole question for determination is whether the District Magistrate has jurisdiction to issue the commission. Section 503 of the Code of Criminal Procedure does not empower the District Magistrate to issue a commission for the examination of any witness beyond British India or the territories of any Prince or Chief in India, where there is an officer representing the British Indian Government: vide Empress v. Moorga Chetty 5 Bom. 338 and Emperor v. Corporal Allen 10 Cr.L.J. 571 : 4 Ind. Cas. 400 and it is not disputed that Burma has ceased to be part of British India. The existence of Magistrates in Burma to whom commissions might issue, if permissible, under the Code of Criminal Procedure has no bearing and it follows that the District Magistrate has no power to issue the commission. The Revision petition, therefore, fails and is dismissed.


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