PROKASH CHUNDER SARKAR Vs. RAM PRASAD PATTAK
LAWS(PVC)-1900-8-10
PRIVY COUNCIL
Decided on August 29,1900

PROKASH CHUNDER SARKAR Appellant
VERSUS
RAM PRASAD PATTAK Respondents

JUDGEMENT

Prinsep, J - (1.) THE rule is made absolute as the Magistrate admits that he passed the order under Section 148, Criminal P. C., making the petitioner liable for a certain sum as costs without notice to him, so that he might have an opportunity of contesting the same. THE Magistrate is now at liberty to proceed after due notice to the parties concerned.;


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