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Emperor Vs. Sahdeo Rai - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in(1918)ILR40All577
AppellantEmperor
RespondentSahdeo Rai
Excerpt:
act no. xlv of 1880 (indian penal code), section 173 - summons--refusal to receive summons when tendered no offence. - knox, j.1. the reference made has been properly made. no offence under section 173 of the indian penal code has been committed. i set aside the conviction and direct that the fine, or any part of it which has been paid, be refunded. the sentence of imprisonment has been served.
Judgment:

Knox, J.

1. The reference made has been properly made. No offence under Section 173 of the Indian Penal Code has been committed. I set aside the conviction and direct that the fine, or any part of it which has been paid, be refunded. The sentence of imprisonment has been served.


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