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Emperor Vs. Muhammad Yakub Ali - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in(1923)ILR45All594
AppellantEmperor
RespondentMuhammad Yakub Ali
Excerpt:
criminal procedure code, section 32 - sentence--appeal--enhancement of sentence by appellate court. - walsh and kanhaiya lal, jj.1. we accept this reference and restore the sentence to the original three months' simple imprisonment given by the magistrate who tried the caw. the fine, if paid, will be refunded.
Judgment:

Walsh and Kanhaiya Lal, JJ.

1. We accept this reference and restore the sentence to the original three months' simple imprisonment given by the Magistrate who tried the caw. The fine, if paid, will be refunded.


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