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Thanammal and ors. Vs. Alamelu Ammal - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad224; (1939)2MLJ814
AppellantThanammal and ors.
RespondentAlamelu Ammal
Excerpt:
- lakshmana rao, j.1. the conviction under section 75 of the city 'police act is no bar to the trial for an offence uuder sections 323 and 352 of the indian penal code and the evidence justifies the conviction of the petitioners. the fines are not excessive and the revision is dismissed.
Judgment:

Lakshmana Rao, J.

1. The conviction under Section 75 of the City 'Police Act is no bar to the trial for an offence uuder Sections 323 and 352 of the Indian Penal Code and the evidence justifies the conviction of the petitioners. The fines are not excessive and the revision is dismissed.


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