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Empress Vs. Arjun - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Judge
Reported in(1883)ILR7Bom184
AppellantEmpress
RespondentArjun
Excerpt:
.....of constitution is not available to the high court. hence no protection can be granted by high court even in cases relating to admissions. - the accused did not merely falsely inform the chief constable that he had been fobbed, but he complained that ganpat had robbed him.pinhey, j.1. we must reverse the conviction and sentence, and direct the trial of the accused for an offence punishable under section 211 of the indian penal code. the accused did not merely falsely inform the chief constable that he had been fobbed, but he complained that ganpat had robbed him.
Judgment:

Pinhey, J.

1. We must reverse the conviction and sentence, and direct the trial of the accused for an offence punishable under Section 211 of the Indian Penal Code. The accused did not merely falsely inform the chief constable that he had been fobbed, but he complained that Ganpat had robbed him.


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