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Emperor Vs. Kassim Isub Sab - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case Number Criminal Reference No. 4 of 1912
Judge
Reported in(1912)14BOMLR365
AppellantEmperor
RespondentKassim Isub Sab
Excerpt:
.....of the indian forest act, read with sections 40 and 114 of the indian penal code:-;reversing the conviction and sentence, that the accused was entitled to the protection of section 79 of the indian penal code, 1860. - 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 court in para 36 of judgment.....order1. applying the principle of section 79 of the indian penal code, the court reverses the conviction and sentence and directs the fine, if paid, to be refunded.
Judgment:
ORDER

1. Applying the principle of Section 79 of the Indian Penal Code, the Court reverses the conviction and sentence and directs the fine, if paid, to be refunded.


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