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In Re: Kumaraswamy Kalinga Bayar and ors. - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1942Mad221
AppellantIn Re: Kumaraswamy Kalinga Bayar and ors.
Excerpt:
- orderhorwill, j.1. the transfer of the case to another magistrate without notice to the petitioners was not illegal. the petitioners had no right to have witnesses re-called. the magistrate gave reasons for not wishing to do so. the petition is dismissed.
Judgment:
ORDER

Horwill, J.

1. The transfer of the case to another Magistrate without notice to the petitioners was not illegal. The petitioners had no right to have witnesses re-called. The Magistrate gave reasons for not wishing to do so. The petition is dismissed.


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