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Emperor Vs. Nakchhedi Musahar - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in53Ind.Cas.612
AppellantEmperor
RespondentNakchhedi Musahar
Excerpt:
criminal tribes act (iii of 1911), section 23, scope of - previous conviction, whether must be after registration. - ryves, j.1. the case of emperor v. adhin 36 ind. cas. 143; 14 a. l. j. 687; 17 cr. l. j. 463. is binding on me. i must, therefore, accept the reference and direct the magistrate to commit the accused to sessions
Judgment:

Ryves, J.

1. The case of Emperor v. Adhin 36 Ind. Cas. 143; 14 A. L. J. 687; 17 Cr. L. J. 463. is binding on me. I must, therefore, accept the reference and direct the Magistrate to commit the accused to Sessions


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