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Bikarama Prasad Tewari Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in77Ind.Cas.435
AppellantBikarama Prasad Tewari
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 95, 476 - proceedings under section 195, whether judicial--section 476, application of. - gokul prasad, j.1. this is an application to revise an order of the sessions judge of gorakhpur taking action under section 476 of the criminal procedure code. it appears that a certain suit was tried by a bench of honorary munsifs, the decree passed by them was appealed from. the appeal was transferred to the court commithold due to tiff problem
Judgment:

Gokul Prasad, J.

1. This is an application to revise an order of the Sessions Judge of Gorakhpur taking action under Section 476 of the Criminal Procedure Code. It appears that a certain suit was tried by a Bench of Honorary Munsifs, The decree passed by them was appealed from. The appeal was transferred to the Court commit

Hold due to tiff problem


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