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In Re: Ramakristnamma - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in7Ind.Cas.398
AppellantIn Re: Ramakristnamma
Cases ReferredAiyakannu Pillai v. Emperor
Excerpt:
criminal procedure code (act v of 1898), section 476 - pencil code (act xlv of 1860), section 193--prosecution, when can be ordered. - order1. we must set aside the order on the ground that there is nothing to show that it was made in such circumstances that it can be said to have been a continuation of the proceedings in which the evidence was given [vide aiyakannu pillai v. emperor 32 m. 49 : 4 m.l.t. 404 : 19 m.l.j. 42 : 9 cri.l.j. 41 : 1 ind. cas. 597].
Judgment:
ORDER

1. We must set aside the order on the ground that there is nothing to show that it was made in such circumstances that it can be said to have been a continuation of the proceedings in which the evidence was given [vide Aiyakannu Pillai v. Emperor 32 M. 49 : 4 M.L.T. 404 : 19 M.L.J. 42 : 9 Cri.L.J. 41 : 1 Ind. Cas. 597].


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