Skip to content


Emperor Vs. Ram Jatan - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1924All185; 81Ind.Cas.153
AppellantEmperor
RespondentRam Jatan
Excerpt:
criminal procedure code (act v of 1898), section 254 - commitment to sessions, when to be made. - ryves, j.1. i agree with the reasons given by the learned sessions judge and quash the commitment to sessions. i send the case back to the district magistrate of gorakhpur, who will depute a magistrate competent to try it other than mr. bhadkamkar. let the papers be returned.
Judgment:

Ryves, J.

1. I agree with the reasons given by the learned Sessions Judge and quash the commitment to Sessions. I send the case back to the District Magistrate of Gorakhpur, who will depute a Magistrate competent to try it other than Mr. Bhadkamkar. Let the papers be returned.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //