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V.S. Sharma Vs. J. Dharma Rao, Proprietor, M.C. Appaswamy Chetty and Co. - Court Judgment

LegalCrystal Citation
SubjectIntellectual Property Rights
CourtChennai
Decided On
Reported inAIR1942Mad124
AppellantV.S. Sharma
RespondentJ. Dharma Rao, Proprietor, M.C. Appaswamy Chetty and Co.
Excerpt:
- t.n. district police act, 1859 [act no. 24/1859]. section 10 & tamil nadu special police subordinate service rules, rule 14(b), clause (iv) explanation (1); [a.p. shah,c.j., f.m. ibrajhim kalifulla & v. ramasubramanian, jj] 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 14 and.....orderlakshmana rao, j.1. the complaint discloses an offence under sections 7 and 8, copyright act and its dismissal on the ground that the dispute is of a civil nature cannot be sustained. the order of dismissal is therefore set aside and there will be further inquiry into the complaint in accordance with law by the chief presidency magistrate or such other magistrate as he may direct.
Judgment:
ORDER

Lakshmana Rao, J.

1. The complaint discloses an offence under Sections 7 and 8, Copyright Act and its dismissal on the ground that the dispute is of a civil nature cannot be sustained. The order of dismissal is therefore set aside and there will be further inquiry into the complaint in accordance with law by the Chief Presidency Magistrate or such other Magistrate as he may direct.


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