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Nrisingha Deb Chatterjee and anr. Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in15Ind.Cas.1008
AppellantNrisingha Deb Chatterjee and anr.
RespondentEmperor
Excerpt:
bail-bond - prisoner committing suicide--surety--discharge. - 1. this rule must clearly be made absolute on the ground on which it was issued. it is absurd to contend that when a person on bail commits suicide the sureties are liable for default in his appearance. the proposition only needs to be stated to expose its fallacy. the order of the lower court will be discharged and the money, if paid, will be refunded.
Judgment:

1. This Rule must clearly be made absolute on the ground on which it was issued. It is absurd to contend that when a person on bail commits suicide the sureties are liable for default in his appearance. The proposition only needs to be stated to expose its fallacy. The order of the lower Court will be discharged and the money, if paid, will be refunded.


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