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Kallu Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in91Ind.Cas.808
AppellantKallu
RespondentEmperor
Excerpt:
arms act (xi of 1878), section 19(f) - cartridge, empty, whether ammunition--possession of empty cartridge-offence. - walsh, j.1. i agree with the sessions judge, set aside the conviction and. direct the fine to be refunded.
Judgment:

Walsh, J.

1. I agree with the Sessions Judge, set aside the conviction and. direct the fine to be refunded.


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