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Manilingan Vs. Jayarama Gounder - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai High Court
Decided On
Reported in(1974)2MLJ107
AppellantManilingan
RespondentJayarama Gounder
Excerpt:
- orderk.n. mudaliyar, j.1. i am bound by the practice prevailing in this court, which is embodied in the judgment of krishnaswamy, reddy, j., in (in re, kittimo alias mokmmed unni grl. r. c. no. 516 of 1967), wherein it is stated that the accused must surrender to undergo the sentence imposed on him by this court before any application can be entertained. in my view, s.c.crl.m.p. no. 2 of 1973 is incompetent in law. therefore, s.c. crl. m.p. no. 2 of 1973 is dismissed.
Judgment:
ORDER

K.N. Mudaliyar, J.

1. I am bound by the practice prevailing in this Court, which is embodied in the judgment of Krishnaswamy, Reddy, J., in (In re, Kittimo alias Mokmmed Unni Grl. R. C. No. 516 of 1967), wherein it is stated that the accused must surrender to undergo the sentence imposed on him by this Court before any application can be entertained. In my view, S.C.Crl.M.P. No. 2 of 1973 is incompetent in law. Therefore, S.C. Crl. M.P. No. 2 of 1973 is dismissed.


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