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In Re: Sadasiva Goundar - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1942Mad69
AppellantIn Re: Sadasiva Goundar
Excerpt:
.....or for all future selection depending on whether the acquittal is honourable or otherwise. -- t.n. district police act, 1859. section 10 & tamil nadu special police subordinate service rules, rule 14(b), clause (iv) explanation (1); rule 14(b),ci.(iv) explanation (1) providing that a person acquitted or discharged on benefit of doubt shall be treated as person involved in criminal case - validity being questioned - held, the impugned rule 14(b) ci.(iv) explanation (1) has been issued in exercise of the power conferred upon the government under the tamil nadu district police act, the criminal city police act and the proviso to article 309 of the constitution., the rule is not assailed on the ground of lack of competence. it is challenged only on the ground that it is violative of articles.....lakshmana rao, j.1. the complaint of the petitioner was dismissed by the sub-magistrate under section 203, criminal p.c. and his apprehension cannot be said to be unreasonable. the case is therefore transferred to the file of the district magistrate, tanjore for disposal by him or such other magistrate as he may direct.
Judgment:

Lakshmana Rao, J.

1. The complaint of the petitioner was dismissed by the Sub-Magistrate under Section 203, Criminal P.C. and his apprehension cannot be said to be unreasonable. The case is therefore transferred to the file of the District Magistrate, Tanjore for disposal by him or such other Magistrate as he may direct.


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