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Emperor Vs. Joti Babu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case NumberCriminal Reference No. 40 of 1906
Judge
Reported in(1906)8BOMLR549
AppellantEmperor
RespondentJoti Babu
Excerpt:
penal code (act xlv 0f i860), section 426-mischief-grazing oattle in a forest under resettlement-intention.; a person grazing cattle in a government forest land which is under resettlement, cannot be convicted of an offence under section 426 of the indian penal code, in the absence of intention to cause wrongful loss or damage. - order1. the court sets aside the conviction and sentence and orders the fine, if paid, to be refunded.
Judgment:
ORDER

1. The Court sets aside the conviction and sentence and orders the fine, if paid, to be refunded.


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