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Baldeo Pandey Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1921All168; 64Ind.Cas.130
AppellantBaldeo Pandey
RespondentEmperor
Excerpt:
u.p. municipalities act (ii of 1916), section 295 - refusal to pay municipal charge--offence--obstruction. - stuart, j.1. i agree with the learned sessions judge and set aside the conviction and sentence and direct that the fine, if paid, be refunded.
Judgment:

Stuart, J.

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


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