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In Re: Chagantipati China Basavapp - Court Judgment

LegalCrystal Citation
CourtChennai
Decided On
Judge
Reported inAIR1916Mad624(1); 29Ind.Cas.544
AppellantIn Re: Chagantipati China Basavapp
Excerpt:
arms act (xi of 1878), section 14 - spear, deposit of--failure to deposit--conviction, if legal. - napier, j.1. there is no provision in section 14 of the indian arms act requiring a person to deposit a spear: and no other basis for the conviction is put forward by the magistrate. the conviction and sentence are set aside. the fine should be refunded and the spear should be returned to the accused.
Judgment:

Napier, J.

1. There is no provision in Section 14 of the Indian Arms Act requiring a person to deposit a spear: and no other basis for the conviction is put forward by the Magistrate. The conviction and sentence are set aside. The fine should be refunded and the spear should be returned to the accused.


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