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Calcutta High Court
Ramanund Mahton vs Koylash Mahton on 3 March, 1885
Equivalent citations: (1885) ILR 11 Cal 236
Author: F A Beverley
Bench: Field, Beverley


ORDER

Field and Beverley, JJ.

1. For the reasons set out by the Sessions Judge, we reverse the conviction of Koylash Mahton, and direct that the fine, if realized, be refunded,

2. A Deputy Magistrate placed in charge of the current duties of the District Magistrate’s office is not thereby vested with jurisdiction under Section 437 of the Code of Criminal Procedure.


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