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In Re: Thandra Narasimhappadu - Court Judgment

LegalCrystal Citation
Subjectcriminal
CourtChennai
Decided On
Reported inAIR1942Mad275
AppellantIn Re: Thandra Narasimhappadu
Excerpt:
- order1. the crop was raised by the petitioner and it was harvested by him before possession was restored to the opposite party. there was therefore no disobedience of the order prohibiting the petitioner from interfering with the possession of the opposite party and the conviction under section 188 (2), penal code, is unsustainable. the conviction and sentence of the petitioner are, therefore, set aside and his bail bonds will be cancelled.
Judgment:
ORDER

1. The crop was raised by the petitioner and it was harvested by him before possession was restored to the opposite party. There was therefore no disobedience of the order prohibiting the petitioner from interfering with the possession of the opposite party and the conviction under Section 188 (2), Penal Code, is unsustainable. The conviction and sentence of the petitioner are, therefore, set aside and his bail bonds will be cancelled.


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