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Dhiku and anr. Vs. Deno Nath Deb Alias Dinu and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1888)ILR15Cal712
AppellantDhiku and anr.
RespondentDeno Nath Deb Alias Dinu and anr.
Cases ReferredEmpress v. Raja Lakshma
Excerpt:
appeal in criminal case - cattle trespass act (i of 1871), section 22--illegal seizure of cattle. - wilson, j.1. we think that the ruling of the high court of bombay in queen-empress v. raja lakshma 10 b. 230, to which the sessions judge refers, is one that should be followed, and that no appeal lay to the deputy commissioner. we set aside his order and direct that the order of the first court be restored.
Judgment:

Wilson, J.

1. We think that the ruling of the High Court of Bombay in Queen-Empress v. Raja Lakshma 10 B. 230, to which the Sessions Judge refers, is one that should be followed, and that no appeal lay to the Deputy Commissioner. We set aside his order and direct that the order of the first Court be restored.


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