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Queen-empress Vs. Chandu Gowala and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1887)ILR14Cal355
AppellantQueen-empress
RespondentChandu Gowala and anr.
Excerpt:
magistrate, jurisdiction of - criminal procedure code (act x of 1882), section 319--penal code, act xlv of 1860, section 411--receiving stolen property. - order1. we do not think that what happened took away the jurisdiction of the second class magistrate to commit the case to the sessions, and as his proceedings were not illegal we decline to interfere the sessions-judge must proceed to try and dispose of the case.
Judgment:
ORDER

1. We do not think that what happened took away the jurisdiction of the Second Class Magistrate to commit the case to the Sessions, and as his proceedings were not illegal we decline to interfere the Sessions-Judge must proceed to try and dispose of the case.


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