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Emperor Vs. Kanhai Lal - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in(1924)ILR46All354
AppellantEmperor
RespondentKanhai Lal
Excerpt:
act no. ii of 1809 (indian stamp act), schedule i, article 53, exemption (b) - stamp--receipt for money returned to complainant by order of a criminal court--money paid without consideration. - stuart, j.1. i agree with the learned sessions judge set aside the conviction and sentence and direct that the fine, paid, be refunded.
Judgment:

Stuart, J.

1. I agree with the learned Sessions Judge set aside the conviction and sentence and direct that the fine, paid, be refunded.


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