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In Re: Pachappa Chetty - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1908)18MLJ455
AppellantIn Re: Pachappa Chetty
Excerpt:
- ordermunro, j.1. the peon is not an abkari officer within the meaning of section 62 of the abkari act (i of 1886). the conviction is set aside and the fine, if paid, will be refunded.
Judgment:
ORDER

Munro, J.

1. The peon is not an Abkari officer within the meaning of Section 62 of the Abkari Act (I of 1886). The conviction is set aside and the fine, if paid, will be refunded.


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