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Dirajaddi and anr. Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in33Ind.Cas.644
AppellantDirajaddi and anr.
RespondentEmperor
Cases Referred and Kalai v. Kalu Chowkidar
Excerpt:
penal code (act xlv of 1860), section 225 - thief, custody of, by chowkidar--rescue--offence--chowkidar, if police officer--village chowkidari act (vi of 1870, b.c.), sections 29 and 40. - 1. we make this rule absolute on the authorities to which we are referred, namely, bolai dey v. emperor 35 c. 361 : 12 c.w.n. 367 : 7 cr. l.j. 188; puna chandra kundu v. emperor 20 ind. cas. 750 : 17 c.w.n. 978 : 14 cr. l.j. 494 : 41 c. 7 and kalai v. kalu chowkidar 27 c. 366 : 4 c.w.n. 252.2. we set aside the convictions and sentences and direct that the bail bonds be discharged.
Judgment:

1. We make this Rule absolute on the authorities to which we are referred, namely, Bolai Dey v. Emperor 35 C. 361 : 12 C.W.N. 367 : 7 Cr. L.J. 188; Puna Chandra Kundu v. Emperor 20 Ind. Cas. 750 : 17 C.W.N. 978 : 14 Cr. L.J. 494 : 41 C. 7 and Kalai v. Kalu Chowkidar 27 C. 366 : 4 C.W.N. 252.

2. We set aside the convictions and sentences and direct that the bail bonds be discharged.


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