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The Empress Vs. Butokristo Dass and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1881)ILR6Cal59
AppellantThe Empress
RespondentButokristo Dass and anr.
Excerpt:
conduct of prosecution by advocate or attorney - permission by magistrate--presidency magistrates' act (iv of 1877), section 129. - morris, j.1. in our opinion, under section 129 of the presidency magistrates' act, with the exception of the advocate-general, standing counsel, government solicitor, or other officer generally or specially empowered by the local government in that behalf, no person, whether counsel or attorney, can claim the right to conduct the prosecution of any criminal case without the permission of the presidency magistrate.
Judgment:

Morris, J.

1. In our opinion, under Section 129 of the Presidency Magistrates' Act, with the exception of the Advocate-General, Standing Counsel, Government Solicitor, or other officer generally or specially empowered by the Local Government in that behalf, no person, whether counsel or attorney, can claim the right to conduct the prosecution of any criminal case without the permission of the Presidency Magistrate.


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