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Dharma Singh Vs. King-emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Judge
Reported in(1923)ILR46Bom766
AppellantDharma Singh
RespondentKing-emperor
Excerpt:
criminal procedure code (v of 1898), chap. xxii - summary trials of summons case--section 342 applicability of, to summary trials of summons cases. - schwabe, c.j.1. this case raises the same-point as criminal revision case no. 691(1), the only difference being that it was tried summarily under chapter xxii. in our judgment, there is no difference between summary trials of summons cases and the ordinary trials of summons cases. this petition must be dismissed. the sentence is light, but in the circumstances as he has al ready been released and only has few more days to serve we reduce the sentence to 11 days.
Judgment:

Schwabe, C.J.

1. This case raises the same-point as Criminal Revision Case No. 691(1), the only difference being that it was tried summarily under Chapter XXII. In our judgment, there is no difference between summary trials of summons cases and the ordinary trials of summons cases. This petition must be dismissed. The sentence is light, but in the circumstances as he has al ready been released and only has few more days to serve we reduce the sentence to 11 days.


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