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Emperor Vs. Ram NaraIn and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported in(1924)ILR46All446
AppellantEmperor
RespondentRam NaraIn and anr.
Excerpt:
act (local) no. iv of 1910 (united provinces excise act), section 60 - criminal procedure code, section 530(g)--summary trial--possession of exciseable article other than cocaine without a licence. - ryves, j.1. for the reasons given by the sessions judge, i accept this reference and set aside the summary trial and order that ram arain and sita ram be re-tried according to law.
Judgment:

Ryves, J.

1. For the reasons given by the Sessions Judge, I accept this reference and set aside the summary trial and order that Ram arain and Sita Ram be re-tried according to law.


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