SUNDARARAJA PILLAI Vs. KAMALPATCHA
LAWS(MAD)-1970-2-24
HIGH COURT OF MADRAS
Decided on February 20,1970

Sundararaja Pillai Appellant
VERSUS
Kamalpatcha Respondents

JUDGEMENT

K.N.Mudaliyar, J. - (1.) SUNDARARAJA Pillai the complainant is the Petitioner. He it the village karnam. His complaint is that the accused officer who happens to be the Tahsildar dealt a blow on his neck and pushed him. He appears to have filed a complaint for offences under Section 323 I.P.C. and 352 I.P.C. The complaint was takes on file.
(2.) THE learned trial Magistrate (Sub Magistrate of Mudikulathur upheld the objection that the complaint was not sustainable for want of sanction under Section. 197 Code of Criminal Procedure. Then the matter was taken up before the Sessions Judge by way of a revision. The learned Sessions Judge held that the petition does not lie under Sections 435 and 439 Code of Criminal Procedure. He rejected the petition.
(3.) AGGRIEVED by the order of the learned Sessions Judge the complainant -Petitioner seeks to revise the order before this Court.;


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