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Commissioner, Dindigul Municipality Vs. V. Rajamani Iyer - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1942Mad279
AppellantCommissioner, Dindigul Municipality
RespondentV. Rajamani Iyer
Excerpt:
- orderlakshmana rao, j.1. the executive authority declined to renew the license and the acquittal of the accused on the ground that the order of refusal is not valid is unsustainable. the order of acquittal is therefore set aside and there will be a retrial in accordance with law by the district magistrate or such other magistrate as he may direct.
Judgment:
ORDER

Lakshmana Rao, J.

1. The executive authority declined to renew the license and the acquittal of the accused on the ground that the order of refusal is not valid is unsustainable. The order of acquittal is therefore set aside and there will be a retrial in accordance with law by the District Magistrate or such other Magistrate as he may direct.


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