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Radha Kanta GuIn Vs. Kartic Guin - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in38Ind.Cas.1002
AppellantRadha Kanta Guin
RespondentKartic Guin
Excerpt:
criminal procedure code (act viii1898), ch. xliii - penal code (act xlv of 1860), sections 426, 447, charges under--acquittal of accused--order awarding possession of property to complainant till determination by civil court, legality of--jurisdiction. - 1. we accept this reference and we think that the order should be set aside, in so far as it directed that the complainant was to retain possession of the clump until ousted by the civil court.
Judgment:

1. We accept this reference and we think that the order should be set aside, in so far as it directed that the complainant was to retain possession of the clump until ousted by the Civil Court.


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