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The Queen Vs. GobIn Tewari and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1876)ILR1Cal281
AppellantThe Queen
RespondentGobIn Tewari and anr.
Excerpt:
criminal procedure code (act x, 1872), section 272 - arrest pending appeal. - macpherson, j.1. let the magistrate be directed to re-arrest gobin tewari and jodoo lall, and keep them in custody till the hearing of the appeal.
Judgment:

Macpherson, J.

1. Let the Magistrate be directed to re-arrest Gobin Tewari and Jodoo Lall, and keep them in custody till the hearing of the appeal.


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