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In Re: Annapurni Ammal - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1940Mad816
AppellantIn Re: Annapurni Ammal
Excerpt:
- orderlakshmana rao, j.1. the ignorance of the petitioner is no excuse and there is no ground for interference with her conviction under section 4(1)(a), madras prohibition act. but the fine is excessive and it is reduced to rs. 10. otherwise this petition is dismissed.
Judgment:
ORDER

Lakshmana Rao, J.

1. The ignorance of the petitioner is no excuse and there is no ground for interference with her conviction under Section 4(1)(a), Madras Prohibition Act. But the fine is excessive and it is reduced to Rs. 10. Otherwise this petition is dismissed.


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