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Hajee Mohammad Kadir Sheriff Vs. Rahimatullah Sahib - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad230
AppellantHajee Mohammad Kadir Sheriff
RespondentRahimatullah Sahib
Excerpt:
- orderlakshmana rao, j.1. the facts alleged do not constitute an offence under section 171(g), i.p.c., and the order of the sub-divisional magistrate is unsustainable. it is therefore set ' aside and there will be further inquiry into the complaint in accordance with law.
Judgment:
ORDER

Lakshmana Rao, J.

1. The facts alleged do not constitute an offence under Section 171(g), I.P.C., and the order of the Sub-divisional Magistrate is unsustainable. It is therefore set ' aside and there will be further inquiry into the complaint in accordance with law.


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