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Dasari Venkata and ors. Vs. Reddy Sanjeevi Reddy - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1915Mad337(1); 25Ind.Cas.627
AppellantDasari Venkata and ors.
RespondentReddy Sanjeevi Reddy
Cases ReferredAlagiriswami Naidu v. Balakrishna Mudaliar
Excerpt:
criminal procedure code (act v of 1898), sections 435 and 437 - order for farther inquiry--notice to accused. - ordersadasiva aiyar, j.1. the district magistrate was not justified in ordering further inquiry into the trivial incident disclosed in the sub-magistrate's judgment his action in not giving, notice to accused was also very irregular, though order was not bad on that account alone. alagiriswami naidu v. balakrishna mudaliar 26 m. 418.2. i set aside the district magistrate's order and direct all further proceedings to be dropped.
Judgment:
ORDER

Sadasiva Aiyar, J.

1. The District Magistrate was not justified in ordering further inquiry into the trivial incident disclosed in the Sub-Magistrate's judgment His action in not giving, notice to accused was also very irregular, though order was not bad on that account alone. Alagiriswami Naidu v. Balakrishna Mudaliar 26 M. 418.

2. I set aside the District Magistrate's order and direct all further proceedings to be dropped.


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