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Emperor Vs. Allu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in(1923)ILR45All272
AppellantEmperor
RespondentAllu
Excerpt:
act no. xlv of 1860 (indian penal code), section 228 - impertinent threat by accused to witness in box. - - an accused person who, during the hearing of a case, makes an impertinent threat to a witness in the box, has clearly committed an offence under section 228. i refuse to interfere and return the papers.stuart, j.1. the learned sessions judge has misapprehended the scope of the section. an accused person who, during the hearing of a case, makes an impertinent threat to a witness in the box, has clearly committed an offence under section 228. i refuse to interfere and return the papers.
Judgment:

Stuart, J.

1. The learned Sessions Judge has misapprehended the scope of the section. An accused person who, during the hearing of a case, makes an impertinent threat to a witness in the box, has clearly committed an offence under Section 228. I refuse to interfere and return the papers.


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