Skip to content


Kappal Nadar Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1928Mad928
AppellantKappal Nadar
RespondentEmperor
Excerpt:
- orderdevadoss, j.1. this is an application to revise the order of the sub-divisional magistrate of tuticorin. the judgment-is not a satisfactory one. the learned sub-divisional magistrate does not seem to have made notes of the evidence of the witnesses. though it is a summary trial, yet the court trying the case summarily is not relieved of the duty of making a precis of the evidence adduced before it. i therefore, set aside the conviction of accused 1, but considering the trivial nature of the offence, i think it is unnecessary to order a retrial. but this order would not in any way affect the civil rights of the parties.
Judgment:
ORDER

Devadoss, J.

1. This is an application to revise the order of the Sub-Divisional Magistrate of Tuticorin. The judgment-is not a satisfactory one. The learned Sub-Divisional Magistrate does not seem to have made notes of the evidence of the witnesses. Though it is a summary trial, yet the Court trying the case summarily is not relieved of the duty of making a precis of the evidence adduced before it. I therefore, set aside the conviction of accused 1, but considering the trivial nature of the offence, I think it is unnecessary to order a retrial. But this order would not in any way affect the civil rights of the parties.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //