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Chauthi Ahir Vs. Emperor (Nasib Ahir and ors.) - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1919All398; 53Ind.Cas.614
AppellantChauthi Ahir
RespondentEmperor (Nasib Ahir and ors.)
Excerpt:
criminal procedure code (act v of 1898), section 250 - compensation, order for, at what stage to be made. - ryves, j.1. i accept the reference and set aside the order for compensation.
Judgment:

Ryves, J.

1. I accept the reference and set aside the order for compensation.


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