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Sarup Sonar Vs. Ram Sundar ThakuraIn and ors. - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in66Ind.Cas.671
AppellantSarup Sonar
RespondentRam Sundar ThakuraIn and ors.
Excerpt:
criminal procedure code (act v of 1898), section 250 (1) - discharge--offence by court of session--magistrate, whether can award compensation. - - the order of the sub-divisional magistrate is clearly an illegal one and must, therefore, be set aside as recommended by the learned sessions judge.1. i have read the referring order of the learned sessions judge. the order of the sub-divisional magistrate is clearly an illegal one and must, therefore, be set aside as recommended by the learned sessions judge. i order accordingly.
Judgment:

1. I have read the referring order of the learned Sessions Judge. The order of the Sub-Divisional Magistrate is clearly an illegal one and must, therefore, be set aside as recommended by the learned Sessions Judge. I order accordingly.


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