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In Re: A. Rahim Sahib - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1941Mad71
AppellantIn Re: A. Rahim Sahib
Excerpt:
- orderlakshmana rao, j.1. the prosecution was for installing a rice mill without the permission of the local authority and the complaint was made within twelve months from the commencement of the, offence. the complaint was thus within time and there is no substance in the contention that permission of the local authority need only be applied for. the revision petition therefore fails and is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The prosecution was for installing a rice mill without the permission of the local authority and the complaint was made within twelve months from the commencement of the, offence. The complaint was thus within time and there is no substance in the contention that permission of the local authority need only be applied for. The revision petition therefore fails and is dismissed.


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