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In Re: Ardhanari Iyer - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1941Mad835
AppellantIn Re: Ardhanari Iyer
Excerpt:
- orderlakshmana rao, j.1. the view of the district magistrate is opposed to the language of section 43, madras forest' act, and the public prosecutor does not support the reference. the records will therefore be returned.
Judgment:
ORDER

Lakshmana Rao, J.

1. The view of the District Magistrate is opposed to the language of Section 43, Madras Forest' Act, and the Public Prosecutor does not support the reference. The records will therefore be returned.


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