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In Re: Chode Balavi Ramasawmi and ors. - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported in9Ind.Cas.340a
AppellantIn Re: Chode Balavi Ramasawmi and ors.
Cases ReferredReg. v. Kalubhai Meghabhai
Excerpt:
criminal procedure code (act v of 1898), section 413 - sentence of rs. 50 fine only by a first class magistrate--appeal. - orderwallis, j.1. i agree with the decision in reg. v. kalubhai meghabhai 7 b.h.c.r.c.c. 35 that no appeal lies as to the accused who were fined rs. 50. the criminal revision petition of the others is dismissed.
Judgment:
ORDER

Wallis, J.

1. I agree with the decision in Reg. v. Kalubhai Meghabhai 7 B.H.C.R.C.C. 35 that no appeal lies as to the accused who were fined Rs. 50. The criminal revision petition of the others is dismissed.


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