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Queen-empress Vs. Sricharan Bauri - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1887)ILR14Cal357
AppellantQueen-empress
RespondentSricharan Bauri
Excerpt:
sentence - penal code, act xlv of 1860, sections 75, 179, 511--attempt to commit an offence--enhancement of sentence for previous conviction--previous conviction. - order1. we must decline to interfere. the accused has been convicted of an attempt, and the conviction therefore does not fall strictly within the terms of section 75 of the indian penal code.
Judgment:
ORDER

1. We must decline to interfere. The accused has been convicted of an attempt, and the conviction therefore does not fall strictly within the terms of Section 75 of the Indian Penal Code.


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