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Manjhli Vs. Manik Chand and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad High Court
Decided On
Judge
Reported in(1897)ILR19All73
AppellantManjhli
RespondentManik Chand and anr.
Excerpt:
criminal procedure code, section 560 - compensation for frivolous and vexatious complaint--order in the alternative for imprisonment. - john edge, kt., c.j. and aikman, j.1. we agree with the decision in queen-empress v. punna i.l.r. 18 all. 96 and on the recommendation of the sessions judge, set aside the order awarding compensation and in default imprisonment.
Judgment:

John Edge, Kt., C.J. and Aikman, J.

1. We agree with the decision in Queen-Empress v. Punna I.L.R. 18 All. 96 and on the recommendation of the Sessions Judge, set aside the order awarding compensation and in default imprisonment.


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