QUEEN-EMPRESS Vs. KUPPUMUTHU PILLAI
LAWS(PVC)-1900-11-25
PRIVY COUNCIL
Decided on November 27,1900

QUEEN-EMPRESS Appellant
VERSUS
KUPPUMUTHU PILLAI Respondents

JUDGEMENT

- (1.) THE order for transfer was in effect made at the request of the Sub-Magistrate, not on the application of a party. Such a case is an exception to the general rule that an order should not be made under Section 528 of the Criminal Procedure Code without notice to the other aide. THE Court to which the case was transferred was selected by the District Magistrate as the most convenient for the parties. We see no reason to interfere with the exercise of his discretion.
(2.) THE petition must be dismissed.;


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