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In Re: Pichumani Ayyar - Court Judgment

LegalCrystal Citation
Subjectcivil
CourtChennai
Decided On
Reported inAIR1942Mad281
AppellantIn Re: Pichumani Ayyar
Excerpt:
- orderlakshmana rao, j.1. the plea of the petitioner was misunderstood and the conviction cannot be sustained. it is therefore set aside and there will be a retrial in accordance with law. the fine if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The plea of the petitioner was misunderstood and the conviction cannot be sustained. It is therefore set aside and there will be a retrial in accordance with law. The fine if levied will be refunded.


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