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In Re: Basapa and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Judge
Reported in(1885)ILR9Bom172
AppellantIn Re: Basapa and ors.
Excerpt:
jurisdiction - judge--bias--magistrate's jurisdiction where complainant is his private servant--legality of conviction and sentence passed by such magistrate in such a case. - west, j.1. we do not think the magistrate was deprived of jurisdiction by the circumstance that the complainant was his servant complaining on his own account merely, though, in such a case, it would generally be expedient for him to refer the complainant to another magistrate. we, therefore, reject the application.
Judgment:

West, J.

1. We do not think the Magistrate was deprived of jurisdiction by the circumstance that the complainant was his servant complaining on his own account merely, though, in such a case, it would generally be expedient for him to refer the complainant to another Magistrate. We, therefore, reject the application.


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