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Nazir Ahmad Vs. Jogeshchandra Banerjee - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in111Ind.Cas.569
AppellantNazir Ahmad
RespondentJogeshchandra Banerjee
Excerpt:
penal code (act xlv of 1860), section 500 - pleader filing defamatory written statement on behalf of client--absence of malice--prosecution for defamation, legality of--presumption of good faith. - 1. for the reasons given by the learned sessions judge of noakhali we accept the reference and quash the proceedings referred to therein.
Judgment:

1. For the reasons given by the learned Sessions Judge of Noakhali we accept the reference and quash the proceedings referred to therein.


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