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Pannalall Marwari Vs. T.M. Krishnaswami Pillai - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1941Mad804
AppellantPannalall Marwari
RespondentT.M. Krishnaswami Pillai
Excerpt:
- orderlakshmana rao, j.1. the additional district magistrate had no jurisdiction to quash the charges framed by the stationary, sub-magistrate and his order under section 436, criminal p.c., is set aside. but the offence, if any, does not fall under section 409, penal code, and the case will go back to the stationary sub-magistrate of kumbakonam for disposal according to law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The Additional District Magistrate had no jurisdiction to quash the charges framed by the Stationary, Sub-Magistrate and his order under Section 436, Criminal P.C., is set aside. But the offence, if any, does not fall under Section 409, Penal Code, and the case will go back to the Stationary Sub-Magistrate of Kumbakonam for disposal according to law.


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