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Kanhaiya Lal and ors. Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1919All40; 54Ind.Cas.406
AppellantKanhaiya Lal and ors.
RespondentEmperor
Excerpt:
stamp act (ii of 1899), section 62 - dishonest intention to evade payment of stamp duty--offence--intention, proof of. - piggott, j.1. i accept the reference of the learned sessions judge. for the reasons stated by him i set aside the convictions and sentences in this case and acquit the accused persons of the offences charged. the fines if paid will be refunded.
Judgment:

Piggott, J.

1. I accept the reference of the learned Sessions Judge. For the reasons stated by him I set aside the convictions and sentences in this case and acquit the accused persons of the offences charged. The fines if paid will be refunded.


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