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Queen-empress Vs. Subbanna - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1896)ILR19Mad241
AppellantQueen-empress
RespondentSubbanna
Excerpt:
madras district municipalities act - act iv of 1884, section 179--criminal procedure code, section 433. - 1. we have no doubt that the interpretation put by the bench of magistrates upon the meaning of the word ' renewed ' is wrong. it includes repairing. the acquittal is set aside and the accused must be retried.
Judgment:

1. We have no doubt that the interpretation put by the Bench of Magistrates upon the meaning of the word ' renewed ' is wrong. It includes repairing. The acquittal is set aside and the accused must be retried.


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