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Lalit Kumar Sen Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported inAIR1926Cal174,92Ind.Cas.894
AppellantLalit Kumar Sen
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 421 - appeal--record sent for--summary dismissal. - 1. after the record was sent for and received, the learned sessions judge ought to have heard the pleader and ought not to have dismissed the appeal summarily without hearing him. the order dismissing the appeal summarily is accordingly set aside and the appeal is sent back to him to be re-heard according to law.
Judgment:

1. After the record was sent for and received, the learned Sessions Judge ought to have heard the Pleader and ought not to have dismissed the appeal summarily without hearing him. The order dismissing the appeal summarily is accordingly set aside and the appeal is sent back to him to be re-heard according to law.


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