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Empress of India Vs. Thompson - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in(1880)ILR2All340
AppellantEmpress of India
RespondentThompson
Excerpt:
adultery - act xlv of 1860 (penal code), section 497--compounding of offences--act x of 1872 (criminal procedure code), section 188. - oldfield, j.1. since the conviction by the sessions judge the complainant has taken his wife back to live with him, and has asked this court to be allowed to compound the offence, a sanction which cannot be given at this stage of the proceedings, but looking to the existing relations between the parties and the fact that the prisoner thompson has been in custody since the 5th may, the court is of opinion that the punishment already undergone will suffice, and his release is directed.
Judgment:

Oldfield, J.

1. Since the conviction by the Sessions Judge the complainant has taken his wife back to live with him, and has asked this Court to be allowed to compound the offence, a sanction which cannot be given at this stage of the proceedings, but looking to the existing relations between the parties and the fact that the prisoner Thompson has been in custody since the 5th May, the Court is of opinion that the punishment already undergone will suffice, and his release is directed.


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