Skip to content


Krishnanund Das Vs. Hari Bera - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1885)ILR12Cal58
AppellantKrishnanund Das
RespondentHari Bera
Excerpt:
sanction to prosecution - criminal procedure code (act x of 1882), section 195--notice to accused. - richard garth, c.j.1. in our opinion no notice is necessary to the person against whom it is intended to proceed, before the court, before which the alleged offence has been committed, can, under section 195 of the code of criminal procedure, sanction a complaint being made to a magistrate regarding one of the offences specified in that section.
Judgment:

Richard Garth, C.J.

1. In our opinion no notice is necessary to the person against whom it is intended to proceed, before the Court, before which the alleged offence has been committed, can, under Section 195 of the Code of Criminal Procedure, sanction a complaint being made to a Magistrate regarding one of the offences specified in that section.


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