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Mukti Bewa Vs. Jhotu Santra - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1897)ILR24Cal53
AppellantMukti Bewa
RespondentJhotu Santra
Excerpt:
compensation - compensation to accused in criminal case--criminal procedure cede (act x of 1882), section 560--separate charges--complete discharge or acquittal. - macpherson and banerjee, jj.1. we agree with the view expressed by the district magistrate, and consider that in a case like this section 560 can only operate when there is a complete discharge or acquittal. the order directing the complainant to pay compensation must, therefore, be set aside, and the amount, if realised, refunded.
Judgment:

Macpherson and Banerjee, JJ.

1. We agree with the view expressed by the District Magistrate, and consider that in a case like this Section 560 can only operate when there is a complete discharge or acquittal. The order directing the complainant to pay compensation must, therefore, be set aside, and the amount, if realised, refunded.


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