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In Re: Gopalakrishna Heggade - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1910)20MLJ534
AppellantIn Re: Gopalakrishna Heggade
Excerpt:
- 1. the document, exhibit d, is merely a copy of the alleged false document and does not come within the definition of a false document. the conviction under section 471, i.p. c, cannot therefore stand.2. we set aside the conviction and sentence and acquit the appellant of an offence under section 471, i.p.c. the bail bonds are discharged.
Judgment:

1. The document, Exhibit D, is merely a copy of the alleged false document and does not come within the definition of a false document. The conviction under Section 471, I.P. C, cannot therefore stand.

2. We set aside the conviction and sentence and acquit the appellant of an offence under Section 471, I.P.C. The bail bonds are discharged.


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