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The Empress Vs. R.P. Counsell - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1882)ILR8Cal896
AppellantThe Empress
RespondentR.P. Counsell
Excerpt:
witness, examination of - commission in criminal case--high court's criminal procedure act (x of 1875), section 76. - wilson, j.1. refused the application, saying that, in a criminal case, the issue of a commission would he a most unsatisfactory course of proceeding, and one dangerous to the interests of the prisoner.
Judgment:

Wilson, J.

1. Refused the application, saying that, in a criminal case, the issue of a commission would he a most unsatisfactory course of proceeding, and one dangerous to the interests of the prisoner.


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