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Mcgrath Vs. C. Brachis - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.347
AppellantMcgrath
RespondentC. Brachis
Excerpt:
evidence - expert witness--material witness--examination on commission. - order1. in the peculiar circumstances of the case we think that, as the expert in hand writing appears to be the principal witness in the case, the application to examine him on commission should not have been granted. we, therefore, set aside the order of the district magistrate directing commission to issue.
Judgment:
ORDER

1. In the peculiar circumstances of the case we think that, as the expert in hand writing appears to be the principal witness in the case, the application to examine him on Commission should not have been granted. We, therefore, set aside the order of the District Magistrate directing Commission to issue.


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