M/S. BRITISH MACHINERY SUPPLY CO., NAI SARAK, NEW DELHI Vs. B.D. BHATTACHARYA
LAWS(SC)-1982-11-39
SUPREME COURT OF INDIA
Decided on November 10,1982

M/S. British Machinery Supply Co., Nai Sarak, New Delhi Appellant
VERSUS
B.D. Bhattacharya Respondents

JUDGEMENT

- (1.) Having heard learned counsel for the parties, we are of the opinion that since the case is now triable by the Chief Judicial Magistrate; , he will proceed to try the case afresh as if, no charge was framed by the learned Assistant Sessions Judge. It will be for the learned Chief Judicial Magistrate himself to consider whether on the material before him a charge can be framed. The judgment of the High Court is set aside. The appeal will stand disposed of in terms of this order.;


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