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Ghulam Rabbani Vs. King-emperor - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtAllahabad
Decided On
Judge
Reported in2Ind.Cas.228
AppellantGhulam Rabbani
RespondentKing-emperor
Excerpt:
post office act (vi of 1898), section 64, rule 133 - order to send a parcel by value payable post insured--bonafide order. - orderaikman, j.1. i agree with the view expressed by the learned sessions judge. i quash the conviction of the applicant ghulam rabbani under section 64, act no. vi of 1808, and the sentence of fine passed thereon. the fine, if paid, must be refunded. the magistrate is wrong in thinking that the bona fide, order mentioned in rule 133 must be an order to send the article value payable.
Judgment:
ORDER

Aikman, J.

1. I agree with the view expressed by the learned Sessions Judge. I quash the conviction of the applicant Ghulam Rabbani under Section 64, Act No. VI of 1808, and the sentence of fine passed thereon. The fine, if paid, must be refunded. The Magistrate is wrong in thinking that the bona fide, order mentioned in Rule 133 must be an order to send the article value payable.


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