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Jamil Ahmad Vs. Muhammad Ishaq - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtAllahabad
Decided On
Judge
Reported inAIR1919All395; (1919)ILR61All322; 52Ind.Cas.58
AppellantJamil Ahmad
RespondentMuhammad Ishaq
Excerpt:
act no. xiii of 1859 (workmen's breach of contract act), sections 1 and 2 - criminal procedure code, section 250--complaint of employer dismissed--order for compensation to he paid to workman. - lindsay, j.1. for the reasons set out in the referring order of the learned sessions judge i direct that the order of the magistrate by which the accused muhammad ishaq was directed to pay rs. 5 compensation to the complainant be set aside. the money, if paid, will be refunded.
Judgment:

Lindsay, J.

1. For the reasons set out in the referring order of the learned Sessions Judge I direct that the order of the Magistrate by which the accused Muhammad Ishaq was directed to pay Rs. 5 compensation to the complainant be set aside. The money, if paid, will be refunded.


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