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NaraIn Bhatta and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Judge
Reported in5Ind.Cas.934a
AppellantNaraIn Bhatta and ors.;p. Srinivasa Rau and ors.
Respondent;
Excerpt:
gambling act, section 7 - gaming in one room--conviction of persons sitting in another room--presumption. - ordermiller, j.1. of these petitioners nos. 22 and 23 were sitting in what is called the 2nd room; and it is contended that this room cannot be taken to be part of the common gaming house and so the presumption under section 7 does not arise.2. this contention was not raised in either court below and the things found in the 2nd room afford evidence that it was part of the gaming house.3. i dismiss the petitions.
Judgment:
ORDER

Miller, J.

1. Of these petitioners Nos. 22 and 23 were sitting in what is called the 2nd room; and it is contended that this room cannot be taken to be part of the common gaming house and so the presumption under Section 7 does not arise.

2. This contention was not raised in either Court below and the things found in the 2nd room afford evidence that it was part of the gaming house.

3. I dismiss the petitions.


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