Skip to content


Emperor Vs. Chote Lal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in(1917)ILR39All367
AppellantEmperor
RespondentChote Lal
Excerpt:
.....1993 mah.lj 74; 1993 lab ic 1858 overruled]. - 1. while i think that in every case, whether under section 195 or section 476 of the code of criminal procedure, the particular statement when the offence refers to a statement, should be set out so that the accused person should not be taken by surprise, but should clearly know what is the statement which he is required to meet, i am not prepared to hold that the non-specification of the statement is a material irregularity.george knox, j.1. while i think that in every case, whether under section 195 or section 476 of the code of criminal procedure, the particular statement when the offence refers to a statement, should be set out so that the accused person should not be taken by surprise, but should clearly know what is the statement which he is required to meet, i am not prepared to hold that the non-specification of the statement is a material irregularity. the law does not, so far as i can find out, require that the statement should be set out, and in the present case there can be no room for doubt what is the statement which the accused person has to meet. i dismiss the application with costs.
Judgment:

George Knox, J.

1. While I think that in every case, whether under Section 195 or Section 476 of the Code of Criminal Procedure, the particular statement when the offence refers to a statement, should be set out so that the accused person should not be taken by surprise, but should clearly know what is the statement which he is required to meet, I am not prepared to hold that the non-specification of the statement is a material irregularity. The law does not, so far as I can find out, require that the statement should be set out, and in the present case there can be no room for doubt what is the statement which the accused person has to meet. I dismiss the application with costs.


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