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In Re: the Municipal Committee of Dacca Vs. Hingoo Raj - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal895
AppellantIn Re: the Municipal Committee of Dacca
RespondentHingoo Raj
Excerpt:
high court, power of, as a court of revision - order of acquittal--criminal procedure code (act x of 1882), section 296. - prinsep, j.1. it is a rule of this court that, as a court of revision, it cannot interfere with an order of acquittal.2. let the papers be returned.
Judgment:

Prinsep, J.

1. It is a rule of this Court that, as a Court of Revision, it cannot interfere with an order of acquittal.

2. Let the papers be returned.


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