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Emperor Vs. Bindeshri GoshaIn and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported inAIR1919All266; (1919)ILR61All454; 50Ind.Cas.161
AppellantEmperor
RespondentBindeshri GoshaIn and anr.
Excerpt:
criminal procedure code, section 254 - commitment of case which magistrate was competent to try--commitment quashed--act no. xlv of 1860 (indian penal code), section 222. - lindsay, j.1. for the reasons stated in the order of reference of the sessions judge, i set aside the commitment of the two accused bindeshri goshain and bindeshri ahir and direct the magistrate who committed them for trial, to try the case himself.
Judgment:

Lindsay, J.

1. For the reasons stated in the order of reference of the Sessions Judge, I set aside the commitment of the two accused Bindeshri Goshain and Bindeshri Ahir and direct the Magistrate who committed them for trial, to try the case himself.


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