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Baij Nath Vs. Kali Charan and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Reported inAIR1927All531
AppellantBaij Nath
RespondentKali Charan and ors.
Excerpt:
- orderiqbal ahmad, j.1. for the reasons given by the learned sessions judge i accept the reference, set aside the order passed by the bench of magistrates at orai under section 250, criminal procedure code, and direct that the amount of compensation, if already paid, be refunded to baij nath.
Judgment:
ORDER

Iqbal Ahmad, J.

1. For the reasons given by the learned Sessions Judge I accept the reference, set aside the order passed by the Bench of Magistrates at Orai under Section 250, Criminal Procedure Code, and direct that the amount of compensation, if already paid, be refunded to Baij Nath.


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