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Queen-empress Vs. Sadhee Kasal and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1884)ILR10Cal936
AppellantQueen-empress
RespondentSadhee Kasal and ors.
Excerpt:
pardon - criminal procedure code (act x of 1882, section 337, read with section 338)--offences not exclusively triable by the court of sessions. - orderprinsep and macpherson, jj.1. as the case is now presented to us, on review of the sessions judge's statement, and on perusal of the record, we think it sufficient to point out to the sessions judge that the offences under trial not being exclusively within the jurisdiction of the court of sessions, the sessions judge was not competent to tender pardon, under section 338 of the criminal procedure code, to chowri kasal.
Judgment:
ORDER

Prinsep and Macpherson, JJ.

1. As the case is now presented to us, on review of the Sessions Judge's statement, and on perusal of the record, we think it sufficient to point out to the Sessions Judge that the offences under trial not being exclusively within the jurisdiction of the Court of Sessions, the Sessions Judge was not competent to tender pardon, under Section 338 of the Criminal Procedure Code, to Chowri Kasal.


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