Skip to content


In Re: Ram Das Maghi and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1886)ILR13Cal110
AppellantIn Re: Ram Das Maghi and anr.
Cases ReferredKamruddin Dai v. Sonaton Mandal I.L.R.
Excerpt:
judgment - form and contents of judgment--criminal appeal to magistrate--criminal procedure code, 1882, sections 367, 424. - 1. this case merely followed the decision in kamruddin dai v. sonaton mandal i.l.r. 11 cal. 449 holding on the authority of that case that the judgment given by the magistrate was not a judgment in accordance with sections 367 and 424 of the code. the court ordered the judgment to be set aside and directed that the appeal should be reheard.
Judgment:

1. This case merely followed the decision in Kamruddin Dai v. Sonaton Mandal I.L.R. 11 Cal. 449 holding on the authority of that case that the judgment given by the Magistrate was not a judgment in accordance with Sections 367 and 424 of the Code. The Court ordered the judgment to be set aside and directed that the appeal should be reheard.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //