KETABOI Vs. QUEEN-EMPRESS
LAWS(PVC)-1900-6-31
PRIVY COUNCIL
Decided on June 06,1900

KETABOI Appellant
VERSUS
QUEEN-EMPRESS Respondents

JUDGEMENT

Prinsep, J - (1.) The petitioners who are residents of the District of Tipperah were under arrest and in confinement in the under trial ward of the lock-up at Naraingunge, when proceedings were taken against them under Section 110, Criminal P. C., with the object of requiring them to give security for good behaviour.
(2.) It was objected before the Magistrate that he, as Magistrate of Naraingunge within the District of Dacca, had no jurisdiction to try this matter concerning persons who were residents of another district.
(3.) The Magistrate has overruled this objection and, on reference to the Sessions Judge under Section 123 for confirming the order passed by the Magistrate, the Sessions Judge has adopted the same view. The law runs thus: Whenever a Magistrate receives information that any person within the local limits of his jurisdiction: (a) is by habit a robber, house-breaker or thief, or, (b) and so forth.;


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