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Jagat Bandhu Saha and anr. Vs. Jagabandhu Saha Sardar and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Reported inAIR1924Cal192
AppellantJagat Bandhu Saha and anr.
RespondentJagabandhu Saha Sardar and ors.
Cases ReferredBaishnab v. Amin Ali
Excerpt:
- .....was functus officio and acted without jurisdiction in delivering the order under section 145, criminal procedure code, which the petitioners wish to set aside. the magistrate heard the case as sub-divisional magistrate of naraingunge. on the 18th november he handed over charge of his office as sub-divisional officer on transfer to barakpore.2. once he had handed over charge he ceased to have any jurisdiction as magistrate in the dacca district, and therefore as was held by the allahabad high court in the case of empress of india v. anand sarup (1881) 3 all. 563, the case which was followed by this bench in baishnab v. amin ali : air1924cal55 , we must hold that the final order passed by him was without jurisdiction.3. we accordingly make this rule absolute and set aside the order of.....
Judgment:

1. We hold that this Rule must be made absolute on the second of the grounds on which it was issued, that is, that the Magistrate was functus officio and acted without jurisdiction in delivering the order under Section 145, Criminal Procedure Code, which the petitioners wish to set aside. The Magistrate heard the case as Sub-Divisional Magistrate of Naraingunge. On the 18th November he handed over charge of his office as Sub-Divisional Officer on transfer to Barakpore.

2. Once he had handed over charge he ceased to have any jurisdiction as Magistrate in the Dacca District, and therefore as was held by the Allahabad High Court in the case of Empress of India v. Anand Sarup (1881) 3 All. 563, the case which was followed by this Bench in Baishnab v. Amin Ali : AIR1924Cal55 , we must hold that the final order passed by him was without jurisdiction.

3. We accordingly make this Rule absolute and set aside the order of the Sub-Divisional Magistrate of Naraingunge dated 20th November, 1922, declaring under Section 145, Criminal Procedure Code, the first party to be in possession of the land in dispute. This order will be no bar to the Magistrate taking further proceedings under that section if he thinks it necessary to prevent a breach of the peace.


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