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Station Master Vs. Habul Sheikh - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in55Ind.Cas.593
AppellantStation Master
RespondentHabul Sheikh
Excerpt:
railways act. (ix of 1890), section 113 - travelling without ticket--denial by accused--procedure. - 1. for the reason given by the learned sessions judge, we set aside the order passed by the sub-divisional magistrate on the 1st april 1919, directing the issue of distress warrant for rs. 2-10-3, and direst that the magistrate do pass orders in accordance with law after taking evidence on the question whether the accused was liable to pay and how much was payable by him.
Judgment:

1. For the reason given by the learned Sessions Judge, we set aside the order passed by the Sub-Divisional Magistrate on the 1st April 1919, directing the issue of distress warrant for Rs. 2-10-3, and direst that the Magistrate do pass orders in accordance with law after taking evidence on the question whether the accused was liable to pay and how much was payable by him.


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