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In Re: Kodiyala Chandriah and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1941Mad445; (1941)1MLJ362
AppellantIn Re: Kodiyala Chandriah and ors.
Excerpt:
- orderlakshmana rao, j.1. the offence under section 341, indian penal code, is involved in the offence of unlawful assembly and the separate sentence of fine under section 341, indian penal code, is not called for. the sentence of fine under section 341, indian penal code, is therefore set aside and otherwise this petition is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The offence under Section 341, Indian Penal Code, is involved in the offence of unlawful assembly and the separate sentence of fine under Section 341, Indian Penal Code, is not called for. The sentence of fine under Section 341, Indian Penal Code, is therefore set aside and otherwise this petition is dismissed.


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