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Sahdeo Rai Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in46Ind.Cas.522
AppellantSahdeo Rai
RespondentEmperor
Excerpt:
penal code (act xlv of 1860), section 173 - service, what constitutes--refusal to receive summons, whether offence--procedure. - george knox, j. 1. the reference made has been properly mane. no offence under section 173 of the indian penal code has been committed. i set aside the conviction and direct that the fine or any part of it which has been paid be refunded. the sentence of imprisonment has been served.
Judgment:

George Knox, J.

1. The reference made has been properly mane. No offence under Section 173 of the Indian Penal Code has been committed. I set aside the conviction and direct that the fine or any part of it which has been paid be refunded. The sentence of imprisonment has been served.


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