AMEENABI Vs. AMIRJAN SAHIB
LAWS(MAD)-1970-4-21
HIGH COURT OF MADRAS
Decided on April 21,1970

Ameenabi Appellant
VERSUS
Amirjan Sahib Respondents

JUDGEMENT

K.N.Mudaliyar, J. - (1.) THE District Magistrate (J) of Dharmapuri has erred in looking for corroboration to the testimony of P.W. 1. In cases of this type, P.W. 1 is not an accomplice and therefore it is not necessary to seek for corroboration .This is a serious error as a matter of law. In view of the evidence of P.W. 1 which I choose to accept, I award a monthly maintenance of Rs. 75 to the Petitioner. The revision petition is thus allowed.;


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