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Jaswant Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1921All181; 64Ind.Cas.846
AppellantJaswant
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), sections 110, 119 - security for good behaviour--accused discharged-fresh proceedings--district magistrate, power of--notice. - stuart, j.1. the district magistrate's order of 31st august 1921 cannot stand, it is set aside accordingly, it will, however, be open to the district magistrate to issue notice himself to jaswant to show cause why the order of discharge should not be set aside and the case re-tried. let the record be returned.
Judgment:

Stuart, J.

1. The District Magistrate's order of 31st August 1921 cannot stand, It is set aside accordingly, It Will, however, be open to the District Magistrate to issue notice himself to Jaswant to show cause why the order of discharge should not be set aside and the case re-tried. Let the record be returned.


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