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Tulsidas Lakshman Vs. Emperor - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Judge
Reported in3Ind.Cas.171
AppellantTulsidas Lakshman
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), section 408 clause (b) - concurrent sentences, one of 4 years, and other of 7 days--course of appeal. - order1. the court agrees with the ruling' of the punjab chief court in sher muhammad v. emperor of india p.r. 25 of 1901 cr. and holds that an appeal lies not to this court but to the sessions court. the memo, must be returned for presentation to that court.
Judgment:
ORDER

1. The Court agrees with the ruling' of the Punjab Chief Court in Sher Muhammad v. Emperor of India P.R. 25 of 1901 Cr. and holds that an appeal lies not to this Court but to the Sessions Court. The memo, must be returned for presentation to that Court.


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