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Queen-empress Vs. Kyajabhoy - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in(1893)ILR16Mad423
AppellantQueen-empress
RespondentKyajabhoy
Excerpt:
court fees act - act vii of 1870, sections 19, 31--complaints made by municipal officers--process fees. - 1. section 31 of the court fees act must be read with section 19. no process fee is leviable under section 19 on complaints made by municipal officers and we do not think that the accused were liable to refund, under section 31, what was illegally levied from the complainants.2. the orders, so far as they direct the accused to pay the process fees, are set aside.
Judgment:

1. Section 31 of the Court Fees Act must be read with Section 19. No process fee is leviable under Section 19 on complaints made by Municipal officers and we do not think that the accused were liable to refund, under Section 31, what was illegally levied from the complainants.

2. The orders, so far as they direct the accused to pay the process fees, are set aside.


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