MATHI Vs. SUB-DIVISIONAL MAGISTRATE-CUM-REVENUE DIVISIONAL OFFICER, PUDUKKOTTAI
LAWS(MAD)-2020-9-705
HIGH COURT OF MADRAS
Decided on September 04,2020

MATHI Appellant
VERSUS
Sub-Divisional Magistrate-Cum-Revenue Divisional Officer, Pudukkottai Respondents

JUDGEMENT

R.THARANI,J. - (1.) This petition has been filed to set aside the proceedings passed in Na.Ka.No.A3/2339/2020 dated 20.05.2020, on the file of the first respondent.
(2.) A case was registered against the petitioner in Crime No.63 of 2020 under Section 110 of Cr.P.C. In M.C.No.5 of 2020, the petitioner executed a bond before the first respondent under Section 110 of Cr.P.C., to keep good conduct for a period of one year on 06.02.2020. Subsequently on 15.02.2020, a case was again registered against the petitioner in Crime No.24 of 2020 under Sections 387 and 506(ii) of IPC. On the requisition of the second respondent, the first respondent passed the impugned order under Section 122(1)(b) of Cr.P.C., directing the petitioner to be in custody till 05.02.2021. Against that order, the petitioner preferred this revision petition.
(3.) On the side of the petitioner, it is stated that no show cause notice was issued to the petitioner and no enquiry was conducted. The respondents did not furnish any copies of the documents and no opportunity was given to the petitioner to putforth his case and prayed the impugned order to be set aside.;


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