IN RE: RUDRA NARAIN ROY Vs. STATE
LAWS(PVC)-1901-6-9
PRIVY COUNCIL
Decided on June 07,1901

IN RE: RUDRA NARAIN ROY Appellant
VERSUS
Respondents

JUDGEMENT

Stanley, J - (1.) This matter comes before me on a``obtained by the petitioner, Rudra Narain Roy, calling on the Board of Examiners for Pleadership and Mukhtearship to shew cause, why the Board should not allow him to appear at the meaning examination for mukhtearship, and to appear at any other similar future examinations to be held by the Board, upon his fulfilling the conditions necessary under the law to qualify him to appear at such examinations.
(2.) It appears from the petition that the petitioner applied for liberty to present himself for the examination for mukhtearship last year, supporting his application with certificates of good character and of having passed publicly an examination at the "University, which under the rules are necessary before he can offer himself as a candidate.
(3.) In the petition he states that in 1891, he was tried before the Chief Presidency Magistrate on a charge of having personated one Hemanga Chunder Kinla at the examination of that year. The charge was heard and after hearing evidence the Chief Presidency Magistrate was not satisfied as to the identity of the accused with the person, who was said to have been personated, and he was discharged. Though this does not amount to an acquittal of the charge, it shews there was not sufficient evidence to satisfy the Magistrate of the guilt of the accused.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.