STATE OF GUJARAT Vs. DRIVER MOHMAD VALLI
LAWS(GJH)-1960-11-8
HIGH COURT OF GUJARAT
Decided on November 25,1960

STATE OF GUJARAT Appellant
VERSUS
DRIVER MOHMED VALLI Respondents


Cited Judgements :-

ARUP KUMAR DAS VS. STATE [LAWS(CAL)-2001-9-77] [REFERRED]


JUDGEMENT

N.M.MIABHOY - (1.)This group of five appeals arises from five orders of acquittal passed by the learned Judicial Magistrate First Class Ghogho in five cases by which he acquitted in each case under section 247 Criminal Procedure Code the accused of the offence punishable under section 112 Motor Vehicles Act.
(2.)The point which arises for determination in this group of appeals is common and this judgment will dispose of all the five appeals. The facts in all the five appeals are the same and we shall mention the facts in Criminal Appeal No. 32 of 1960 in order to understand the point raised before us. In that case a complaint was filed against the respondent on 22-6-1959 by Shri N. A. Dave Police Sub-Inspector Crimes Branch Amreli for the offence punishable under section 112 Motor Vehicles Act. The complaint was registered and below the complaint the learned Magistrate made the following order:
(3.)Register the complaint Issue summons under section 112 of the Motor Vehicles Act against the accused
;


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