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Budhu Koiri Vs. King Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Reported inAIR1925Cal538
AppellantBudhu Koiri
RespondentKing Emperor
Excerpt:
- 1. this rule must be made absolute. the learned additional presidency magistrate, after the accused hag-pleaded not guilty, was not justified in convicting him on the report of the court doctor without taking any evidence. the conviction and sentence passed on the petitioner are set aside and the fine, if paid, will be refunded.
Judgment:

1. This Rule must be made absolute. The learned Additional Presidency Magistrate, after the accused hag-pleaded not guilty, was not justified in convicting him on the report of the Court doctor without taking any evidence. The conviction and sentence passed on the petitioner are set aside and the fine, if paid, will be refunded.


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