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Gauri Shankar Vs. Mata Prasad - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in(1898)ILR20All124
AppellantGauri Shankar
RespondentMata Prasad
Excerpt:
act no. xiii of 1859 (fraudulent breaches of contract by workmen) section 9 - criminal procedure code section 83--warrant. - john edge, c.j. and burkitt, j.1. we hold the same opinion as that expressed by the high court at madras on a similar reference in queen-empress v. kattayan i.l.r. 20 mad., 235. section 83 of the code of criminal procedure is in our opinion applicable to warrants issued under the provisions of act no. xiii of 1859.
Judgment:

John Edge, C.J. and Burkitt, J.

1. We hold the same opinion as that expressed by the High Court at Madras on a similar reference in Queen-Empress v. Kattayan I.L.R. 20 Mad., 235. Section 83 of the Code of Criminal Procedure is in our opinion applicable to warrants issued under the provisions of Act No. XIII of 1859.


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