Posted On by &filed under High Court, Madras High Court.


Madras High Court
(Boddipati) Lalamma And Ors. vs Emperor on 3 February, 1927
Equivalent citations: AIR 1928 Mad 197
Author: Wallace


ORDER

Wallace, J.

1. In a case where the President of the Bench is in a minority as to conviction or acquittal, the judgment should be written by some member of the majority. Otherwise, as in the present ease, we have a conviction based on an acquitting judgment, and we are left without any reasons for conviction which under the provisions of the Criminal Procedure Code, the Bench is bound to set out. The judgment does not conform to the law and the conviction cannot be upheld. It is hereby set aside. The fines, if paid, should be refunded.

2. It is not a case for ordering retrial.


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