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Ramanund Mahton Vs. Koylash Mahton - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1885)ILR11Cal236
AppellantRamanund Mahton
RespondentKoylash Mahton
Excerpt:
district magistrate's office - deputy magistrate placed in charge of current duties of district magistrate's office--jurisdiction--criminal procedure code--act x of 1882, section 437, penal code, act xlv of 1860, sections 379 and 417--summary trial--splitting of charges for purpose of jurisdiction. - orderfield and beverley, jj.1. for the reasons set out by the sessions judge, we reverse the conviction of koylash mahton, and direct that the fine, if realized, be refunded,2. a deputy magistrate placed in charge of the current duties of the district magistrate's office is not thereby vested with jurisdiction under section 437 of the code of criminal procedure.
Judgment:
ORDER

Field and Beverley, JJ.

1. For the reasons set out by the Sessions Judge, we reverse the conviction of Koylash Mahton, and direct that the fine, if realized, be refunded,

2. A Deputy Magistrate placed in charge of the current duties of the District Magistrate's office is not thereby vested with jurisdiction under Section 437 of the Code of Criminal Procedure.


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