Posted On by &filed under Calcutta High Court, High Court.


Calcutta High Court
Neaz vs Monsor And Anr. on 20 December, 1886
Equivalent citations: (1887) ILR 14 Cal 175
Bench: W C Petheram, Beverley

ORDER

1. In this case we are of opinion that under Section 22 of Act I of 1871 the order made by the Deputy Magistrate was a legal order. The matter in which that order was made was not a regular criminal proceeding, but a quasi-civil proceeding, in which a Magistrate is authorized to assess and enforce in a summary manner compensation for an injury for which a civil action might be brought, Under these circumstances we think that, in the present ease, the so-called accused are jointly and severally liable for the compensation and costs awarded, and we see no reason to interfere.


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