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Mingan Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1923All86; 81Ind.Cas.56
AppellantMingan
RespondentEmperor
Excerpt:
court fees act (vii of 1870), section 31, applicability of - cognisable case--accused, whether can be directed to pay costs of court-fees--appeal--revision. - stuart, j.1. the learned sessions judge has taken a correct view of the law.2. i direct that the amount of rs. 4-6-0 in respect of court fee stamps should not be leviable from mingan or if already realized should be refunded.
Judgment:

Stuart, J.

1. The learned Sessions Judge has taken a correct view of the law.

2. I direct that the amount of Rs. 4-6-0 in respect of Court Fee Stamps should not be leviable from Mingan or if already realized should be refunded.


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