Skip to content


Queen-empress Vs. Subramania Ayyar - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1897)ILR20Mad385
AppellantQueen-empress
RespondentSubramania Ayyar
Cases ReferredEmpress v. Kutrapa I.L.R.
Excerpt:
railway act - act ix of 1890, section 113--excess charge and fare recoverable as a fine--magistrate not competent to impose imprisonment in default--fine--imprisonment. - order1. we agree with the decision in the bombay case, queen-empress v. kutrapa i.l.r. 18 bom. 440. we decline to interfere.
Judgment:
ORDER

1. We agree with the decision in the Bombay case, Queen-Empress v. Kutrapa I.L.R. 18 Bom. 440. We decline to interfere.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //