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Report No. 141

3.13. A Madras case: dismissal of revision.-

The Madras High Court1 in 1912 held-

(a) that it had no power to review an order passed in its criminal revisional jurisdiction,

(b) that this was so even where the revision petition had been dismissed for default, and

(c) that no distinction could be made between an order passed without hearing the petitioner and an order passed after hearing the petitioner.

1. Ranga Rao v. Emperor, (1912) 13 Cri LJ 710 cited in Narra Appayya AIR 1923 Mad 276 (1).



Need for amending the Law as regards to the Power of Courts to Restore Criminal Revision Applications and Criminal cases dismissed for Default in Appearance Back




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