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In Re: Maddukuri Subba Rao and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad55; (1939)2MLJ750
AppellantIn Re: Maddukuri Subba Rao and ors.
Excerpt:
- orderlakshmana rao, j.1. the evidence justifies the conviction of the petitioners under section 426, penal code, and the fines are not excessive. but the offence under section 426, penal code, does not involve a breach of the peace and the order under section 106, criminal p.c., cannot be sustained. the order under section 106, criminal p.c., is therefore set aside and otherwise this petition is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The evidence justifies the conviction of the petitioners under Section 426, Penal Code, and the fines are not excessive. But the offence under Section 426, Penal Code, does not involve a breach of the peace and the order under Section 106, Criminal P.C., cannot be sustained. The order under Section 106, Criminal P.C., is therefore set aside and otherwise this petition is dismissed.


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