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Ponnambala thevar Vs. Ramaswamy Iyer - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1941Mad803
AppellantPonnambala thevar
RespondentRamaswamy Iyer
Excerpt:
- orderlakshmana rao, j.1. the evidence justifies the conviction under section 447, penal code, but the eviction of the petitioner was not under section 163a, madras estates land act, and the conviction under section 212(d) and (e) of that act is unsustainable. the conviction under section 212(d) and (e), madras estates land act, is therefore set aside and otherwise this petition is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The evidence justifies the conviction under Section 447, Penal Code, but the eviction of the petitioner was not under Section 163A, Madras Estates Land Act, and the conviction under Section 212(d) and (e) of that Act is unsustainable. The conviction under Section 212(d) and (e), Madras Estates Land Act, is therefore set aside and otherwise this petition is dismissed.


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