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The Queen Vs. Gulam HussaIn Saheb - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1883)ILR7Mad71
AppellantThe Queen
RespondentGulam HussaIn Saheb
Excerpt:
stamp act, section 61 - promissory note, insufficient stamp--accepting. - charles a. turner, kt., c.j.1. the term 'accepting' in section 61 of the stamp act does not mean receiving but executing as an acceptor.2. as i understand the case, no offence was proved against the accused. he received a promissory note which was not duly stamped, and subsequently put it in suit. this does not constitute an offence under section 61 of the stamp act. the court will not, therefore, interfere.
Judgment:

Charles A. Turner, Kt., C.J.

1. The term 'accepting' in Section 61 of the Stamp Act does not mean receiving but executing as an acceptor.

2. As I understand the case, no offence was proved against the accused. He received a promissory note which was not duly stamped, and subsequently put it in suit. This does not constitute an offence under Section 61 of the Stamp Act. The Court will not, therefore, interfere.


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