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Emperor Vs. Kuppammal - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1941Mad1
AppellantEmperor
RespondentKuppammal
Excerpt:
- order1. the jury at my direction having returned a unanimous verdict of 'not guilty' the accused is acquitted and she will be set at liberty immediately.
Judgment:
ORDER

1. The jury at my direction having returned a unanimous verdict of 'not guilty' the accused is acquitted and she will be set at liberty immediately.


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