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In Re: Muhammad Yusuf Sahib - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1938)2MLJ583
AppellantIn Re: Muhammad Yusuf Sahib
Excerpt:
- orderburn, j.1. the question of the propriety of the conviction under section 341 of the indian penal code is the only point argued before me. the facts found are that the petitioner twice stopped the complainant by force, catching hold of his bandy bull. this is quite enough to sustain the conviction under section 341 of the indian penal code. this petition is accordingly dismissed.
Judgment:
ORDER

Burn, J.

1. The question of the propriety of the conviction under Section 341 of the Indian Penal Code is the only point argued before me. The facts found are that the petitioner twice stopped the complainant by force, catching hold of his bandy bull. This is quite enough to sustain the conviction under Section 341 of the Indian Penal Code. This petition is accordingly dismissed.


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