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Lal Lokpal Singh Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1921All98; 59Ind.Cas.655
AppellantLal Lokpal Singh
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 476 - order directing prosecution--evidence recorded in absence of accused--no opportunity to cross-examine--order, whether justified. - interpretation of statutes definition clause: [markandey katju & h.l. dattu, jj] meaning given to an expression in one statute cannot be applied to another statute.ryves, j.1. in the course of a murder trial before the committing magistrate, the magistrate, at the instance of the prosecution, issued summons to lal lokpal singh to appear in his court apparently to give the prosecution an opportunity to examine him with reference to a letter produced by the prosecution. the summons was issued on three occasions but without result. the enquiry in the magistrate's court was concluded without the evidence of lal lokpal singh having been recordedmissing tiff page no. 656
Judgment:

Ryves, J.

1. In the course of a murder trial before the Committing Magistrate, the Magistrate, at the instance of the prosecution, issued summons to Lal Lokpal Singh to appear in his Court apparently to give the prosecution an opportunity to examine him with reference to a letter produced by the prosecution. The summons was issued on three occasions but without result. The enquiry in the Magistrate's Court was concluded without the evidence of Lal Lokpal Singh having been recorded

Missing tiff Page No. 656


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