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Emperor Vs. Kifayat - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported inAIR1919All188(1); (1919)ILR61All272
AppellantEmperor
RespondentKifayat
Excerpt:
act iii of 1867 (public gambling act), sections 4 and 8 - conviction for being found in a common gaming house--forfeiture of money found in the house legal. - muhammad rafiq, j.1. i have read the order of reference of the learned sessions judge of meerut. it appears to me that in view of the provisions of section 8 of act iii of 1867, the order about the forfeiture of the money seized at the house is correct, vide emperor v. tota (1904) i.l.r., 26 all., 270. let the record be returned to the lower court.
Judgment:

Muhammad Rafiq, J.

1. I have read the order of reference of the learned Sessions Judge of Meerut. It appears to me that in view of the provisions of Section 8 of Act III of 1867, the order about the forfeiture of the money seized at the house is correct, vide Emperor v. Tota (1904) I.L.R., 26 All., 270. Let the record be returned to the lower court.


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