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K.G. Monappa Vs. A. Venkataswami Naidu and ors. - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1941Mad805
AppellantK.G. Monappa
RespondentA. Venkataswami Naidu and ors.
Excerpt:
- orderlakshmana rao, j.1. the complaint was under section 500, penal code, and the order of the additional district magistrate taking it on file under section 182, penal code, is unsustainable. it is therefore set aside and the complaint will be enquired into afresh by the district magistrate or such other magistrate as he may direct in accordance with law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The complaint was under Section 500, Penal Code, and the order of the Additional District Magistrate taking it on file under Section 182, Penal Code, is unsustainable. It is therefore set aside and the complaint will be enquired into afresh by the District Magistrate or such other Magistrate as he may direct in accordance with law.


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