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Mohammed Yakub Ali Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in76Ind.Cas.1032
AppellantMohammed Yakub Ali
RespondentEmperor
Excerpt:
criminal procedure code (act v of 1898), sections 32, 423 - appellate court--enhancement of sentence. - interpretation of statutes definition clause: [markandey katju & h.l. dattu, jj] meaning given to an expression in one statute cannot be applied to another statute.1. we accept this refererce and restore the sentence to the original three months' simple imprisonment given by the magistrate who tried the case. the fine, if paid, will be regarded.
Judgment:

1. We accept this Refererce and restore the sentence to the original three months' simple imprisonment given by the Magistrate who tried the case. The fine, if paid, will be regarded.


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