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In Re: Marimuthu Kavandan - Court Judgment

LegalCrystal Citation
Subject criminal
CourtChennai
Decided On
Reported inAIR1941Mad694
AppellantIn Re: Marimuthu Kavandan
Excerpt:
- orderlakshmana rao, j.1. the only circumstance proved against the petitioner is that his wife produced the stolen properties from the house where both were living and this would not warrant the conviction of the petitioner under section 411, penal code. the conviction and sentence of the petitioner are therefore set aside and his bail bonds will be cancelled.
Judgment:
ORDER

Lakshmana Rao, J.

1. The only circumstance proved against the petitioner is that his wife produced the stolen properties from the house where both were living and this would not warrant the conviction of the petitioner under Section 411, Penal Code. The conviction and sentence of the petitioner are therefore set aside and his bail bonds will be cancelled.


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