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Queen-empress Vs. Basappa - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1895)ILR18Mad394
AppellantQueen-empress
RespondentBasappa
Cases ReferredHardwar Sing v. Khega Ojha I.L.R.
Excerpt:
criminal procedure code - act x of 1882, sections 16, 350--bench of magistrates--change in constitution of the court during a trial. - 1. following the decision of the calcutta high court in hardwar sing v. khega ojha i.l.r. 20 cal. 870 with which we entirely agree, we set aside the conviction and sentence and direct that the fine, if paid be refunded and the case retried.
Judgment:

1. Following the decision of the Calcutta High Court in Hardwar Sing v. Khega Ojha I.L.R. 20 Cal. 870 with which we entirely agree, we set aside the conviction and sentence and direct that the fine, if paid be refunded and the case retried.


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