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Muhammad Wasi Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1920All309; 59Ind.Cas.134
AppellantMuhammad Wasi
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 110 - security for good behaviour--surety offered, refusal of, without valid reason, legality of. - - 1. in my opinion, the learned sessions judge was obviously right in referring to this court the magistrate's order refusing to accept the security-bond offered by one mohammad wasi for the good behaviour of ilias, who had been ordered to furnish security under section 110 of the criminal procedure code.piggott, j.1. in my opinion, the learned sessions judge was obviously right in referring to this court the magistrate's order refusing to accept the security-bond offered by one mohammad wasi for the good behaviour of ilias, who had been ordered to furnish security under section 110 of the criminal procedure code. the magistrate shows no valid reason in law for refusing to accept this security. i set aside the order in question and direct that the security-bond furnished by mohammad wasi be accepted.
Judgment:

Piggott, J.

1. In my opinion, the learned Sessions Judge was obviously right in referring to this Court the Magistrate's order refusing to accept the security-bond offered by one Mohammad Wasi for the good behaviour of Ilias, who had been ordered to furnish security under Section 110 of the Criminal Procedure Code. The Magistrate shows no valid reason in law for refusing to accept this security. I set aside the order in question and direct that the security-bond furnished by Mohammad Wasi be accepted.


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