Skip to content


In Re: Chumman Shah and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1878)ILR3Cal756
AppellantIn Re: Chumman Shah and anr.
Excerpt:
confession - attestation when unnecessary--criminal procedure code (act x of 1872), section 324, 346. - prinsep, j.1. it was unnecessary for the magistrate to record any 'confession' of chumman shah, since he was competent on the admission of chumman to sentence him without any further record (section 324, code of criminal procedure).[1][1] section 324: if an accused person admits the commissin ofaccused may be convict- an offence before a court competent to try him for such offence,ed on his own plea. such court may convict him on his own admission.
Judgment:

Prinsep, J.

1. It was unnecessary for the Magistrate to record any 'confession' of Chumman Shah, since he was competent on the admission of Chumman to sentence him without any further record (Section 324, Code of Criminal Procedure).[1]

[1]

Section 324: If an accused person admits the commissin of

Accused may be convict- an offence before a Court competent to try him for such offence,

ed on his own plea. such Court may convict him on his own admission.


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