STATE Vs. GULAM MEER
LAWS(MPH)-1955-11-1
HIGH COURT OF MADHYA PRADESH
Decided on November 20,1955

STATE Appellant
VERSUS
GULAM MEER Respondents

JUDGEMENT

- (1.) AFTER stating the facts given above his Lord. ship proceeded.
(2.) THE question referred to the Full Bench is: Whether a person guilty of rash and negligent driving on a public road in such a manner as to endanger human life, cannot be convicted for the offence under Section 279, I. P. C. , if in course of, or by reason of, such driving, hurt is also caused to some person?
(3.) IN other words, it is suggested that we should reconsider the decision of a Division Bench of this Court (Mehta and Khan JJ.) reported in 'madh.-B. LR 1952 Crl 302 (A)'.;


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