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Emperor Vs. Kifayat and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in46Ind.Cas.165
AppellantEmperor
RespondentKifayat and ors.
Excerpt:
public gambling act (iii of 1867), sections 4, 8 - keeping gaming house, conviction for--money seized in house, whether can be confiscated. - rafique, 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 26 a. 270 : a.w.n. (1901) 11 : i cr.l.j. 35. let the record be returned to the lower court.
Judgment:

Rafique, 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 26 A. 270 : A.W.N. (1901) 11 : I Cr.L.J. 35. Let the record be returned to the lower Court.


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