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The Empress Vs. Butto Kristo Doss and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
AppellantThe Empress
RespondentButto Kristo Doss and anr.
Excerpt:
public servant - penal code, sections 21 and 109. - l.s. jackson, j.1. we think it clear that the person appointed by the government solicitor, with the approval of the government, to act as government prosecutor, under the arrangements made by the governor-general in council, is a public servant within the moaning of section 21, indian penal code.
Judgment:

L.S. Jackson, J.

1. We think it clear that the person appointed by the Government Solicitor, with the approval of the Government, to act as Government Prosecutor, under the arrangements made by the Governor-General in Council, is a public servant within the moaning of Section 21, Indian Penal Code.


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