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Cites 1 docs
The Code Of Criminal Procedure, 1973
Citedby 3 docs
State Of Rajasthan vs Mukhtiar Singh on 15 March, 1965
Surendra Kumar Yadav vs State Of Bihar on 20 July, 1988
The State (Tamil Nadu) vs Veerappan And Ors. on 24 March, 1980

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Madras High Court
Emperor vs Varadarajulu Naidu on 13 August, 1931
Equivalent citations: 136 Ind Cas 314
Bench: L Rao

JUDGMENT

1. It was not open to the Magistrate to refuse to examine the complainant and the witnesses produced by her and the acquittal of the accused under Section 245, Criminal Procedure Code, without recording any evidence is clearly illegal. It cannot therefore be upheld and the recommendation of the Sessions Judge who has referred the case to this Court on the application of the complainant is accepted. The order of acquittal is therefore set aside and the complaint should be inquired into by such other Magistrate as the District Magistrate of Tanjore may direct.