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Queen-empress Vs. Dhundi - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in(1886)ILR8All304
AppellantQueen-empress
RespondentDhundi
Excerpt:
attempt to cheat - act xlv of 1860 (penal code), sections 417, 511. - brodhurst, j.1. for the reasons stated by the sessions judge, i annul the deputy magistrate's finding and sentence of the 29th february 1886, and direct that the fine, if realized, be refunded.
Judgment:

Brodhurst, J.

1. For the reasons stated by the Sessions Judge, I annul the Deputy Magistrate's finding and sentence of the 29th February 1886, and direct that the fine, if realized, be refunded.


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