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Lachman Prasad and anr. Vs. Majju and anr. - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in(1924)ILR46All671
AppellantLachman Prasad and anr.
RespondentMajju and anr.
Excerpt:
defamation - suit for damages--statements contained in a report made to the police--absolute or qualified privilege. - - 3. i should like to say that the matter of law raised by the appeal has been very fully argued by mr. haidar in a very interesting discussion. justice and was looking into my duty as regards the constitution of the bench, that these two cases were of a somewhat exceptional character, and that in this case, in particular, it was desirable, having regard to the full bench which has been referred to and the fact that i was a member of that full bench, to have a decision of three judges. haidar's interesting argument......mr. haidar's interesting argument.4. the order of the court is that the appeal is dismissed with.....
Judgment:

Ryves, J.

1. In my opinion the judgment of my learned brother was correct and I would dismiss the appeal.

Dalal, J.

2. I agree.

Walsh, Acting C.J.

3. I should like to say that the matter of law raised by the appeal has been very fully argued by Mr. Haidar in a very interesting discussion. I merely want to add my reason for constituting the Bench as I did in this case, because Mr. Haidar raised a sort of indefinite protest against it. In this case, and in the next one which we are about to hear, it seemed to me, when I happened to be acting as Chief. Justice and was looking into my duty as regards the constitution of the Bench, that these two cases were of a somewhat exceptional character, and that in this case, in particular, it was desirable, having regard to the Full Bench which has been referred to and the fact that I was a member of that Full Bench, to have a decision of three Judges. I remain of the same opinion after hearing Mr. Haidar's interesting argument.

4. The order of the Court is that the appeal is dismissed with costs.


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