Skip to content


Queen Empress Vs. Purshotam Kala - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom269
AppellantQueen Empress
RespondentPurshotam Kala
Excerpt:
defamation - penal code (act xlv of 1845), section 499, exception 9--good faith--malice, want of--tampering with witnesses, imputation of. - 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 by his wife and daughter - by reason of a will, he is said to have bequeathed 50% of his property to s and 50% to j in a letter addressed to the 1st respondent, viz., s, he is purported to have recorded that the he had given all his shares to her - will was not only unnatural but was.....nanabhai haridas, j.1. we agree with the view taken by the sessions judge, and order that the conviction and sentence be set aside.
Judgment:

Nanabhai Haridas, J.

1. We agree with the view taken by the Sessions Judge, and order that the conviction and sentence be set aside.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //