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Ganga Saran Singh and ors. Vs. Bhagwat Prasad - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in5Ind.Cas.471
AppellantGanga Saran Singh and ors.
RespondentBhagwat Prasad
Excerpt:
criminal procedure code (act v of 1898), sections 145, 439 - order under section 145 defective--both parties cognizant of the facts in dispute--danger of a breach of the peace--jurisdiction--revision. - 1. in this case there was a written order and though it may be a defective one still both sides were fully cognizant of it, as appears from the written replies they filed, of the matter in dispute. there was also no doubt a danger of the breach of the peace. this being so, we do not deem it expedient to exercise our power in revision, and, therefore, dismiss the application.
Judgment:

1. In this case there was a written order and though it may be a defective one still both sides were fully cognizant of it, as appears from the written replies they filed, of the matter in dispute. There was also no doubt a danger of the breach of the peace. This being so, we do not deem it expedient to exercise our power in revision, and, therefore, dismiss the application.


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