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issur Chunder Nath Vs. Kali Churn Nath and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal883
Appellantissur Chunder Nath
RespondentKali Churn Nath and anr.
Excerpt:
- prinsep, j.1. we see no reason to interfere. we agree with the judgment of another division court in the case of shonai paramanick 1 c.l.r., 486, that the magistrate having satisfied himself (as in the case now before us) that there was no cause for acting under section 521, was at liberty to let the matter drop.
Judgment:

Prinsep, J.

1. We see no reason to interfere. We agree with the judgment of another Division Court in the case of Shonai Paramanick 1 C.L.R., 486, that the Magistrate having satisfied himself (as in the case now before us) that there was no cause for acting under Section 521, was at liberty to let the matter drop.


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