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Emperor Vs. Mukund Martu Bhujale - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case NumberCriminal Application for Revision No. 85 of 1940
Judge
Reported in(1940)42BOMLR481
AppellantEmperor
RespondentMukund Martu Bhujale
Excerpt:
.....procedure code (act v of 1898), section 435-criminal revision-record-sending for-practice.;persons applying in revision, to the high court should be prepared with their cases and with the documents in support. the court will not send for the record unless there is sufficient material to justify that course, and will not stand a case over merely to enable a party to do what he should have done before presenting the application. - indian succession act (39 of 1925), section 63: [s.b. sinha & cyriac joseph, jj] will validity - deceased, was a very wealthy person - he floated several companies - he left behind his daughters, s and j - he was suffering from various diseases including some neurological ones - for his treatment, he used to frequently visit united states of america accompanied..........is said to have made upon the application nor any copy of such documents is before the court. we are asked to stand this case over for a week in order that the documents may be secured. we desire to say that, although we adopt that course in this case, we are not going to adopt such a course in future. those applying in revision to this court must be prepared with their cases and with the documents in support. the court will not send for the record unless there is sufficient material to justify that course, and will not stand a case over merely to enable a party to do what he should have done before presenting the application.
Judgment:

John Beaumont, Kt., C.J.

1. In this application the principal point taken is that the applicant applied for an order on the complainant to produce certain accounts, and no order was made. Neither the application nor the order which the Court is said to have made upon the application nor any copy of such documents is before the Court. We are asked to stand this case over for a week in order that the documents may be secured. We desire to say that, although we adopt that course in this case, we are not going to adopt such a course in future. Those applying in revision to this Court must be prepared with their cases and with the documents in support. The Court will not send for the record unless there is sufficient material to justify that course, and will not stand a case over merely to enable a party to do what he should have done before presenting the application.


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