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Ram Chandar Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in73Ind.Cas.694
AppellantRam Chandar
RespondentEmperor
Excerpt:
practice - criminal appeal--absence of appellant--procedure. - stuart, j.1. i agree with the view taken by the learned sessions judge, set aside the order dismissing the appeal and return the appeal to the learned deputy magistrate who decided it, or his successor, with directions to dispose of the same according to law.
Judgment:
Stuart, J.

1. I agree with the view taken by the learned Sessions Judge, set aside the order dismissing the appeal and return the appeal to the learned Deputy Magistrate who decided it, or his successor, with directions to dispose of the same according to law.


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