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In Re: Alimia Abasimia - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtMumbai
Decided On
Case NumberCriminal Reference No. 64 of 1911
Judge
Reported in(1912)14BOMLR304
AppellantIn Re: Alimia Abasimia
Excerpt:
district police act (bom. act iv of 1890), sections 57, 58-finder of property-police requiring the property to be produced-bight of magistrate to declare the property to be at the disposal of government. - order1. the court quashes the order of the first class magistrate of ahmedabad and directs that the currency note of rs. 50 be returned to the finder alimia abasimia.
Judgment:
ORDER

1. The Court quashes the order of the First Class Magistrate of Ahmedabad and directs that the currency note of Rs. 50 be returned to the finder Alimia Abasimia.


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