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Muthuswami Tevar Vs. Rajah Ram Pandian - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1941Mad744
AppellantMuthuswami Tevar
RespondentRajah Ram Pandian
Excerpt:
- orderlakshmana rao, j.1. the attachment of an undivided share of a village is not permissible under section 146(1), criminal p.c., and the order of the joint magistrate is set aside.
Judgment:
ORDER

Lakshmana Rao, J.

1. The attachment of an undivided share of a village is not permissible under Section 146(1), Criminal P.C., and the order of the Joint Magistrate is set aside.


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