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The Empress Vs. Dabee Pershad - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1881)ILR6Cal530
AppellantThe Empress
RespondentDabee Pershad
Cases ReferredThe Queen v. Macdonald
Excerpt:
admission made to police officer before arrest - evidence act (i of 1872), sections 25, 26. - prinsep, j.1. the question may be put. i agree in the opinion expressed by phear, j., in the queen v. macdonald [10 b.l.b., (app.,) 2] that the evidence act draws a distinction between an admission and a confession of guilt. the other cases quoted are not altogether on the point.
Judgment:

Prinsep, J.

1. The question may be put. I agree in the opinion expressed by Phear, J., in The Queen v. Macdonald [10 B.L.B., (App.,) 2] that the Evidence Act draws a distinction between an admission and a confession of guilt. The other cases quoted are not altogether on the point.


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