The Empress On The Prosecution Of … vs Hematulla on 12 February, 1878

Calcutta High Court
The Empress On The Prosecution Of … vs Hematulla on 12 February, 1878
Author: L Jackson
Bench: L Jackson, Cunningham


JUDGMENT

L.S. Jackson, J.

1. The Deputy Magistrate was bound, under Section 215 of the Criminal Procedures Code, to hear all the witnesses for the prosecution. We direct that he do this, and then pass such order on the case as the evidence appears to him to call for.

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