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Lalluram Mohanlal Vs. State of Gujarat - Court Judgment

LegalCrystal Citation
SubjectProperty
CourtGujarat High Court
Decided On
Case NumberCriminal Appeal No. 121 of 1965
Judge
Reported inAIR1967Guj268
ActsCode of Criminal Procedure (CrPC) , 1889 - Sections 517; Indian penal Code, 1860 - Sections 378
AppellantLalluram Mohanlal
RespondentState of Gujarat
Appellant Advocate N.S. Parghi, Adv.
Respondent Advocate B.R. Sompura, Asst. Govt. Pleader
Excerpt:
- (1) when a property is not proved to be stolen, it cannot be confiscated and must be returned to the person from whose possession it was taken. the order of confiscation in the present case, is therefore, set aside and it is ordered that the property should be returned to the person from whose possession it was taken by the police.(2) appeal allowed.
Judgment:

(1) When a property is not proved to be stolen, it cannot be confiscated and must be returned to the person from whose possession it was taken. The order of confiscation in the present case, is therefore, set aside and it is ordered that the property should be returned to the person from whose possession it was taken by the police.

(2) Appeal allowed.


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