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Kanhailal Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in81Ind.Cas.720
AppellantKanhailal
RespondentEmperor
Excerpt:
stamp act (ii of 1899), schedule i, art 53, exemption (b) - stolen money directed to be returned to owner--receipt, whether liable to stamp duty. - stuart, j.1. i agree with the learned sessions judge. i set aside the conviction and sentence and direct that the fine, if paid, be refunded.
Judgment:

Stuart, J.

1. I agree with the learned Sessions Judge. I set aside the conviction and sentence and direct that the fine, if paid, be refunded.


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