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Jassi and anr. Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in76Ind.Cas.826
AppellantJassi and anr.
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), sections 133, 135, 137 - notice to accused--appearance--procedure. - stuart, j.1. the learned additional sessions judge has taken a right view of the matter. the record is returned to the magistrate in order that he may take proceedings required by law under the provision of section 137 of the code of criminal procedure.
Judgment:

Stuart, J.

1. The learned Additional Sessions Judge has taken a right view of the matter. The record is returned to the Magistrate in order that he may take proceedings required by law under the provision of Section 137 of the Code of Criminal Procedure.


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