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In Re: Adapala Venkata Narasa Reddy and anr. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1916Mad1223; 29Ind.Cas.96
AppellantIn Re: Adapala Venkata Narasa Reddy and anr.
Excerpt:
letters patent (madras), clause 15 - criminal trial--revision--appeal if competent. - order1. the proceedings before the deputy magistrate were indisputably a, criminal trial and there is clear authority in in the matter of ramasamy chetty 27 m.p 510 : 1 weir 787 : 1 cri. l.j. 1087 for holding that the order of spencer, j., declining to interfere with the conviction was also an order in a criminal trial. it follows that no letters patent appeal lies.2. the letters patent appeal is dismissed.
Judgment:
ORDER

1. The proceedings before the Deputy Magistrate were indisputably a, criminal trial and there is clear authority in In the matter of Ramasamy Chetty 27 M.P 510 : 1 Weir 787 : 1 Cri. L.J. 1087 for holding that the order of Spencer, J., declining to interfere with the conviction was also an order in a criminal trial. It follows that no Letters Patent appeal lies.

2. The Letters Patent appeal is dismissed.


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