Skip to content


The Empress Vs. Dabee Pershad - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1881)ILR6Cal532
AppellantThe Empress
RespondentDabee Pershad
Excerpt:
evidence of witness taken upon commission when admissible in criminal trial - high court's criminal procedure act (x of 1875) section 76--presidency magistrates' act (iv of 1887), section 158--evidence act (i of 1872) section 33. - prinsep, j.1. the deposition is inadmissible. section 76 of the high courts' criminal procedure act contemplates that evidence, when taken upon commission, if intended to be used in the high court, must be taken upon an order made by that court under that section. the terms of section 158 of the presidency magistrates' act, quoted by mr. phillips, refer only to the record of the trial or enquiry before the magistrate. the evidence taken by a commission issued by order of a magistrate could not here be admissible under section 33 of the evidence act.
Judgment:

Prinsep, J.

1. The deposition is inadmissible. Section 76 of the High Courts' Criminal Procedure Act contemplates that evidence, when taken upon commission, if intended to be used in the High Court, must be taken upon an order made by that Court under that section. The terms of Section 158 of the Presidency Magistrates' Act, quoted by Mr. Phillips, refer only to the record of the trial or enquiry before the Magistrate. The evidence taken by a commission issued by order of a Magistrate could not here be admissible under Section 33 of the Evidence Act.


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