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Emperor Vs. Datta Khetar Desai - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtMumbai
Decided On
Case NumberCriminal Reference No. 9 of 1908
Judge
Reported in(1908)10BOMLR284
AppellantEmperor
RespondentDatta Khetar Desai
DispositionAppeal allowed
Excerpt:
.....the maximum limits is no offence.;the mere possession of kaju liquor on which no duty has been paid, but which is under the quantity fixed by section 17 of the abkari act, is not punishable under section 47 of the act (bombay act v of 1878). - maharashtra scheduled castes, scheduled tribes, de-notified tribes (vimukta jatis), nomadic tribes, other backward classes and special backward category (regulation of issuance and verification of) caste certificate act (23 of 2001), sections 6 & 10: [s.b. mhase, a.p. deshpande & p.b. varale, jj] caste certificate petitioner seeking appointment against the post reserved for member of schedule tribe his caste certificate was invalidated subsequently held, his appointment would not be protected. the observations/directions issued by supreme.....order1. for the reasons given by the district magistrate the court quashes the conviction and sentence and directs that the fine, if paid, be refunded.
Judgment:
ORDER

1. For the reasons given by the District Magistrate the Court quashes the conviction and sentence and directs that the fine, if paid, be refunded.


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