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Uma Churn Mundle and ors. Vs. JosheIn Sheikh and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1885)ILR11Cal84
AppellantUma Churn Mundle and ors.
RespondentJosheIn Sheikh and ors.
Excerpt:
criminal procedure code, act x of 1882, sections 133, 138 and 139 - jury illegally constituted--juror refusing to act. - ordermitter and norris, jj.1. we think that the course taken by the deputy magistrate was irregular. he must summon a fresh jury and commence the enquiry afresh.
Judgment:
ORDER

Mitter and Norris, JJ.

1. We think that the course taken by the Deputy Magistrate was irregular. He must summon a fresh jury and commence the enquiry afresh.


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