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In Re: Kollapalle Subramanyam - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported inAIR1940Mad822
AppellantIn Re: Kollapalle Subramanyam
Excerpt:
- orderlakshmana rao, j.1. the signature of the petitioner; in the forwarding note does not necessarily prove that he was in possession of the goods and his conviction under section 486, i.p.c., cannot be sustained. it is therefore set aside and the fine if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The signature of the petitioner; in the forwarding note does not necessarily prove that he was in possession of the goods and his conviction under Section 486, I.P.C., cannot be sustained. It is therefore set aside and the fine if levied will be refunded.


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