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In Re: Jhabbu Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal;Limitation
CourtKolkata
Decided On
Judge
Reported in(1884)ILR10Cal642
AppellantIn Re: Jhabbu Singh and ors.
Excerpt:
limitation - act xv of 1877, section 12--exclusion of time in obtaining copy of judgment. - mitter, j.1. we think that the appeal was within time and should have been registered, we accordingly direct it to be registered and heard by the sessions judge.
Judgment:

Mitter, J.

1. We think that the appeal was within time and should have been registered, We accordingly direct it to be registered and heard by the Sessions Judge.


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