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Report No. 32

High Courts

Mohammad Ghouse v. State of Andhra Pradesh, AIR 1955 Andh 65 (68), paragraphs 7-8.

(Subba Rao C.J. and Satyanarayana Raju J.)

(There was an appeal to the Supreme Court on certain points). See-

Mohammad Ghouse v. State of Andhra Pradesh, 1957 SCR 414: AIR 1957 SC 246.

(Articles 227 and 309 also discussed)

Later stage of the same case-Mohammad Ghouse v. State, AIR 1959 Andh 497 (500, 503), paragraphs 4 and 6.

(High Court was held competent to hold inquiry against Assistant Sessions Judge-Articles 227 and 235 discussed)

Mohammad Ilyas v. State of Maharashtra, AIR 1965 Bom 156 (161 to 163).

(Articles 233 and 235-Disciplinary jurisdiction over Assistant Judge and. Additional Sessions Judge-Articles 310 and 311 also considered).

Nripendra Nath v. State of West Bengal, AIR 1961 Cal 1.

(affirmed on appeal by the Supreme Court, State of West Bengal v. Nripendra Nath)

Palaniswamy (in re:) ILR 1957 Mad 597: AIR 1957 Mad 351 (352, 353),
paragraph 4.

(Article 233-ex-officio appointment of District Magistrate (by designation) as Assistant Sessions Judge, after consulting the High Court-held valid.).

N. Devasahayam v. State, ILR 1958 Mad 158: AIR 1958 Mad 53 (60, 62),
paragraphs 22 and 33.

(Articles 224 and 237-Integration of Civil and Criminal judiciary-valid).

Desava v. State of Mysore, ILR 1955 Mys 597:.AIR 1956 Mys 20 (25),
paragraph 14.

(Article 234-Promotion of subordinate judiciary-"Appointment" includes appointment for promotion).

K.N. Chandra Sekhara v. State of Mysore, AIR 1963 Mys 292.

(For decision on appeal see State of Mysore v. K.N. Chandra Sekhara), AIR 1965 SC 532.

(Article 234-Rules under Article 234-Consultation with Public Service Commission-Nature of Governor's power).

V.K. Kulkarni v. State of Mysore, AIR 1983 Mys 303.

(Article 234, rules under-rules made without consultation-void).

S. Ranga Rao v. State of Mysore, AIR 1959 Mys 199 (200), paragraph 8.

(K.S. Hegde J.).

(Article 237-On issue of a notification under Article 237 Judicial Magistrates are brought in line with other members of the Judicial service, and the High Court has the power to post not merely members of the Judicial service, but also Magistrates in the district).

M.I. Nadal v. State, AIR 1967 Mad 77 (January Issue).

(Article 234).

Anandilal Verma v. State, ILR (1966) 16 Raj 326.

(Article 235 and disciplinary jurisdiction).



Section 9 of the Code of Criminal Procedure, 1898 - Appointment of Sessions Judges, Additional Sessions Judges and Assistant Sessions Judges Back




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