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The Crown Prosecutor Vs. Subraya Naicker - Court Judgment

LegalCrystal Citation
SubjectMunicipal Tax
CourtChennai
Decided On
Judge
Reported in14Ind.Cas.207
AppellantThe Crown Prosecutor
RespondentSubraya Naicker
Excerpt:
madras city municipal act, (iii of 1904), sections 150, 188 - failure to pay tats within time prescribed after service of bill--omission to appeal to standing committee--prosecution--right of accused to plead non-liability for tax. - order1. this case is governed by the decision in veeraraghavulu v. president corporation of madras 34 m.k 130 : 7 ind. cas. 743 : 8 m.l.t. 305 : 20 m.l.j. 773. we set aside the order of acquittal and direct the presidency magistrate to re-try the case and dispose of it in accordance with law.
Judgment:
ORDER

1. This case is governed by the decision in Veeraraghavulu V. President Corporation of Madras 34 M.k 130 : 7 Ind. Cas. 743 : 8 M.L.T. 305 : 20 M.L.J. 773. We set aside the order of acquittal and direct the Presidency Magistrate to re-try the case and dispose of it in accordance with law.


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