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Raju and anr. Vs. Abdul Rahiman Sahib and ors. - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1941Mad751
AppellantRaju and anr.
RespondentAbdul Rahiman Sahib and ors.
Excerpt:
- orderlakshmana rao, j.1. the order is to a large extent based on statements alleged to have been made by the petitioners to the sub-inspector of police which are not on record nor were the petitioners questioned about those statements. the order is therefore set aside and the petition under section 145, criminal p.c., is remanded for fresh disposal by the district magistrate or such other magistrate as the district magistrate may direct.
Judgment:
ORDER

Lakshmana Rao, J.

1. The order is to a large extent based on statements alleged to have been made by the petitioners to the Sub-Inspector of Police which are not on record nor were the petitioners questioned about those statements. The order is therefore set aside and the petition under Section 145, Criminal P.C., is remanded for fresh disposal by the District Magistrate or such other Magistrate as the District Magistrate may direct.


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