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Barfi Lal Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1920All20; 55Ind.Cas.721
AppellantBarfi Lal
RespondentEmperor
Excerpt:
penal code (act xlv of 1880), section 447 - criminal tres pass--public road, exposing goods for sale on--offence. - - 1. i fail to find evidence of an offence under section 447 of the indian penal code and find the accused not guilty of any such offence.george knox, j.1. i fail to find evidence of an offence under section 447 of the indian penal code and find the accused not guilty of any such offence. any fine paid by him will be refunded.
Judgment:

George Knox, J.

1. I fail to find evidence of an offence under Section 447 of the Indian Penal Code and find the accused not guilty of any such offence. Any fine paid by him will be refunded.


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