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Amboo Vs. Baboo - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in4Ind.Cas.1045a
AppellantAmboo
RespondentBaboo
Excerpt:
criminal procedure code (act v of 1898), sections 250 488 - application for maintenance--compensation. - ordermiller, j.1. the application for an order of maintenance is not a complaint of an offence or an accusation of an offence; in re ponnammal 16 m.k 234.2. the presidency magistrate's orders for payment of compensation and imprisonment in default, are set aside. the bail is discharged.
Judgment:
ORDER

Miller, J.

1. The application for an order of maintenance is not a complaint of an offence or an accusation of an offence; In re Ponnammal 16 M.K 234.

2. The Presidency Magistrate's orders for payment of compensation and imprisonment in default, are set aside. The bail is discharged.


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