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Emperor Vs. Nashmirbai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Case NumberCriminal Reference No. 10 of 1907
Judge
Reported in(1908)10BOMLR92
AppellantEmperor
RespondentNashmirbai
Excerpt:
bombay city police act (bombay act iv of 1902), section 120-'otherwise'- interpretation-soliciting for the purpose of prostitution.; the words 'or otherwise' in section 120, clause (a) of the bombay city police act 1902, must be construed as having a limited signification following as they do words of a limited description. they mean 'in a manner similar to that of words or gestures. ' therefore, merely sitting at the window without any act done of the nature indicated in the section, is not an offence. - orderchandavarkar, j. 1. the words 'or otherwise' must be construed as having a limited signification following as they do words of a limited description. they mean 'in a manner similar to that of words or gestures.' therefore, merely sitting at the window without any act done of the nature indicated in clause (a) of section 120 of the police act iv of 1902 would not be an offence under that section.
Judgment:
ORDER

Chandavarkar, J.

1. The words 'or otherwise' must be construed as having a limited signification following as they do words of a limited description. They mean 'in a manner similar to that of words or gestures.' Therefore, merely sitting at the window without any act done of the nature indicated in Clause (a) of Section 120 of the Police Act IV of 1902 would not be an offence under that section.


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