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Queen-empress Vs. Madho - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in(1886)ILR8All291
AppellantQueen-empress
RespondentMadho
Excerpt:
prosecution, withdrawal from - government pleader--public prosecutor--criminal procedure code, section 494. - - and we desire only to say that we are satisfied that the person charged with the prosecution had not the power of a public prosecutor, with regard to withdrawal, under section 491 of the criminal procedure code.straight, offg. c.j, oldfield, brodhurst and tyrrell, jj.1. we assume, for the purpose of answering this reference, that there was a withdrawal of the case; and we desire only to say that we are satisfied that the person charged with the prosecution had not the power of a public prosecutor, with regard to withdrawal, under section 491 of the criminal procedure code.
Judgment:

Straight, Offg. C.J, Oldfield, Brodhurst and Tyrrell, JJ.

1. We assume, for the purpose of answering this reference, that there was a withdrawal of the case; and we desire only to say that we are satisfied that the person charged with the prosecution had not the power of a Public Prosecutor, with regard to withdrawal, under Section 491 of the Criminal Procedure Code.


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