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Mazhar HusaIn Vs. Emperor, Through Abdul Karim - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported inAIR1920All288; 59Ind.Cas.194
AppellantMazhar Husain
RespondentEmperor, Through Abdul Karim
Excerpt:
workman's breach of contract act (xiii of 1859) - contract entered into where act not in force, effect of--minor, contract with, or for more than one year, validity of. - gokul prasad, j.1. for the reasons stated at length by the learned sessions judge, i discharge the order of conviction passed by the trial court.
Judgment:

Gokul Prasad, J.

1. For the reasons stated at length by the learned Sessions Judge, I discharge the order of conviction passed by the Trial Court.


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