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KamruddIn Dai and ors. Vs. Sonatun Mandal - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1885)ILR11Cal449
AppellantKamruddIn Dai and ors.
RespondentSonatun Mandal
Excerpt:
criminal procedure code - act x of 1882, sections 367, 424 and 426--judgment, contents of. - pigot and o'kinealy, jj.1. thereupon set aside the judgment of the sessions judge, ordered a re-hearing, and released the prisoners on bail pending such re-hearing.
Judgment:

Pigot and O'Kinealy, JJ.

1. Thereupon set aside the judgment of the Sessions Judge, ordered a re-hearing, and released the prisoners on bail pending such re-hearing.


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