KALAI HALDAR Vs. EMPEROR
LAWS(PVC)-1901-4-20
PRIVY COUNCIL
Decided on April 17,1901

KALAI HALDAR Appellant
VERSUS
EMPEROR Respondents

JUDGEMENT

Ameer Ali and Pratt, JJ - (1.) The two petitioners before us were required under Section 110 of the Code of Criminal Procedure to enter into securities for good behaviour for the term of one year, or in default to undergo imprisonment for the same period. The charge which they were called upon to meet under that section is stated in the judgment of the Deputy Magistrate, namely, that they are thieves and dacoits by habit, and that they are desperate and dangerous to the community.
(2.) We have read through the judgments of the two Courts and examined the principal evidence upon which the District Magistrate as well as the Deputy Magistrate relied. The fact, which, according to the Deputy Magistrate, shows the dangerous character of these men is that which he mentions in his judgment, namely, that a search was made in Kalai's and Ghater's house in connection with a burglary in the house of a pleader of Khulna. No specific act is mentioned in either of the judgments to show that these men, to the knowledge of any particular individual, were dangerous and desperate characters. The charge under Clause (f), Section 110 of the Criminal P. C., cannot be proved by general reputation, but by definite evidence.
(3.) Clause (f) provides: Wherever a Magistrate specially empowered in this behalf receives information that any person within the local limits of his jurisdiction is so desperate and dangerous as to render his being at large without security hazardous to the community, such Magistrate may call upon him to execute a bond.;


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