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Report No. 141

3.14. Another Madras case: dismissal of revision.-

In another Madras case1 of 1923, a criminal revision petition was dismissed for default by the High Court. The petitioner filed a second revision petition for the same relief. It was held as under:-

(a) The court could not, and would not, entertain a second petition on a matter already disposed of;

(b) A revision petition dismissed for default cannot be restored.

1. Narra Appayya v. Darai Venkatappaya, AIR 1923 Mad 276 (1) (Wallace, J.).



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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