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Chunder Koomar Poddar Vs. Chunder Kanta Ghose and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1885)ILR12Cal521
AppellantChunder Koomar Poddar
RespondentChunder Kanta Ghose and anr.
Cases ReferredAmbler v. Pushong I.L.R.
Excerpt:
criminal procedure code, 1882, section 145 - inquiry as to possession--' actual possession.' - 1. this case merely followed the interpretation put on section 145 of the criminal procedure code, in the case of ambler v. pushong i.l.r. 11 cal. 365.
Judgment:

1. This case merely followed the interpretation put on Section 145 of the Criminal Procedure Code, in the case of Ambler v. Pushong I.L.R. 11 Cal. 365.


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