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Emperor Vs. Taranath Roy Chowdhry - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
AppellantEmperor
RespondentTaranath Roy Chowdhry
Excerpt:
confession - admissibility of statement alleging, whether truly or not, that it was not voluntary--evidence act (i of 1872) section 24. - woodroffe, j.1. i am not satisfied that the provisions of the criminal procedure code allow the statement made by the accused to be admissible, apart from that, i am not clear that the statement can be taken to be a voluntary statement, for the same document contains an allegation (whether true or not need not now be considered) that the statement is not voluntary. i must, therefore, reject it upon the objection of the learned counsel for the defence.
Judgment:

Woodroffe, J.

1. I am not satisfied that the provisions of the Criminal Procedure Code allow the statement made by the accused to be admissible, Apart from that, I am not clear that the statement can be taken to be a voluntary statement, for the same document contains an allegation (whether true or not need not now be considered) that the statement is not voluntary. I must, therefore, reject it upon the objection of the learned Counsel for the defence.


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