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Bohra Birbal Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in65Ind.Cas.864
AppellantBohra Birbal
RespondentEmperor
Excerpt:
penal code (act xlv of 1860), section 174 - summons--illness--non-attendance, when offence--sufficient cause. - ryves, j.1. for the reasons given by the learned sessions judge, i accept the reference, acquit the accused and direct that the fine, if paid, be refunded.
Judgment:

Ryves, J.

1. For the reasons given by the learned Sessions Judge, I accept the reference, acquit the accused and direct that the fine, if paid, be refunded.


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