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In Re: Kasireddi Appanna and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad144
AppellantIn Re: Kasireddi Appanna and ors.
Excerpt:
- orderlakshmana rao, j.1. the case against the petitioners was that they prevented the complainant from opening a sluice which had been closed about a fortnight before the date of occurrence and as rightly conceded, this would not amount to an offence under section 430, penal code. the conviction of the petitioners under section 430, penal code, is therefore set aside and the fines if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The case against the petitioners was that they prevented the complainant from opening a sluice which had been closed about a fortnight before the date of occurrence and as rightly conceded, this would not amount to an offence under Section 430, Penal Code. The conviction of the petitioners under Section 430, Penal Code, is therefore set aside and the fines if levied will be refunded.


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