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Girwar Lal Vs. Bansidhar and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in(1922)ILR44All575; 66Ind.Cas.420
AppellantGirwar Lal
RespondentBansidhar and anr.
Excerpt:
criminal procedure code, section 139 - 139--public nuisance--some of the jurors refusing to return a verdict at all--procedure. - - i, therefore, set aside the order of the magistrate, as recommended by him, and direct that the case be sent back to the magistrate, who will proceed to appoint a fresh jury and decide the matter under the provisions of section 139 of the code of criminal procedure.lindsay, j.1. i have read the order of the learned sessions judge and agree with his view of the case. i, therefore, set aside the order of the magistrate, as recommended by him, and direct that the case be sent back to the magistrate, who will proceed to appoint a fresh jury and decide the matter under the provisions of section 139 of the code of criminal procedure.
Judgment:

Lindsay, J.

1. I have read the order of the learned Sessions Judge and agree with his view of the case. I, therefore, set aside the order of the Magistrate, as recommended by him, and direct that the case be sent back to the Magistrate, who will proceed to appoint a fresh jury and decide the matter under the provisions of Section 139 of the Code of Criminal Procedure.


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