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Darsun Lall Vs. Jumuk Lall - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1885)ILR12Cal522
AppellantDarsun Lall
RespondentJumuk Lall
Cases ReferredEmpress v. Amir Khan I.L.R.
Excerpt:
criminal procedure code, 1882, section 437 - power of sessions judge to order, further inquiry. - 1. this case merely followed the interpretation put on section 437 of the criminal procedure code in the cases of chundi churan bhuttacharjea v. hem chunder banerjee i.l.r. 10 cal. 207; jeebunkristo roy v. shib chunder dass i.l.r. 10 cal. 1027; and queen-empress v. amir khan i.l.r. 8 mad. 336
Judgment:

1. This case merely followed the interpretation put on Section 437 of the Criminal Procedure Code in the cases of Chundi Churan Bhuttacharjea v. Hem Chunder Banerjee I.L.R. 10 Cal. 207; Jeebunkristo Roy v. Shib Chunder Dass I.L.R. 10 Cal. 1027; and queen-Empress v. Amir Khan I.L.R. 8 Mad. 336


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