GHATU PRAMANIK Vs. KING EMPEROR
LAWS(PVC)-1901-6-14
PRIVY COUNCIL
Decided on June 01,1901

GHATU PRAMANIK Appellant
VERSUS
KING EMPEROR Respondents

JUDGEMENT

Ghose, J - (1.) The appellant Ghatu has been convicted of the offence of murder and sentenced to transportation for life. The Judge and the assessors, who sat with him, were agreed as to the guilt of the accused, though one of the assessors was of opinion that he (the accused) was insane.
(2.) The person killed was a lad, 8 years old, and was the brother-in-law of the accused.
(3.) That he killed the accused, there can be no doubt upon the evidence. The only question is, whether he was at the time of unsound mind, and incapable of knowing the nature of the act, or that he was doing what was either wrong or contrary to law and therefore excused from responsibility ( Section 84 of the Indian Indian Penal Code).;


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