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Banwari Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in91Ind.Cas.814
AppellantBanwari
RespondentEmperor
Excerpt:
penal code (act xlv of 1860), section 173 - refusal to accept summons--offence. - lindsay, j.1. reference accepted. conviction and sentence set aside. the fine, if paid, will be refunded.
Judgment:

Lindsay, J.

1. Reference accepted. Conviction and sentence set aside. The fine, if paid, will be refunded.


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