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Nawab Ali Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported inAIR1925Cal816,(1925)ILR52Cal470
AppellantNawab Ali
RespondentEmperor
Excerpt:
depositions - omission to read over their evidence to the witnesses in inquiries under section 110 of the code--validity of the proceedings there under--criminal procedure code (act v of 1898) sections 110, 356 and 360. - 2. it is clear that the provisions of section 360 of the criminal procedure code were not complied with in the present inquiry. the order passed by the learned magistrate is accordingly set aside, and further inquiry directed-such inquiry to be held by some magistrate other than the magistrate who bad dealt with the case.
Judgment:

2. It is clear that the provisions of Section 360 of the Criminal Procedure Code were not complied with in the present inquiry. The order passed by the learned Magistrate is accordingly set aside, and further inquiry directed-such inquiry to be held by some Magistrate other than the Magistrate who bad dealt with the case.


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