Skip to content


Dhanraj JaIn and anr. Vs. B.N. Biswas and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Appeal No. 389 of 1976
Judge
Reported in1983(1)Crimes729(SC); 1983(1)SCALE99; 1984Supp(1)SCC646
AppellantDhanraj JaIn and anr.
RespondentB.N. Biswas and anr.
Excerpt:
- order1. this appeal is directed against that order framing charges and at this stage we are not inclined to interferebecause it will be open to the accused to make all his submissions during the trial. the appeal is accordingly dismissed.
Judgment:
ORDER

1. This appeal is directed against that order framing charges and at this stage we are not inclined to Interferebecause it will be open to the accused to make all his submissions during the trial. The appeal is accordingly dismissed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //