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The Queen-empress Vs. Gopal Singh and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1893)ILR20Cal316
AppellantThe Queen-empress
RespondentGopal Singh and ors.
Excerpt:
criminal procedure code (act x of 1882) section 45 - penal code (act xlv of 1860), section 176--omission to give information to police of offence. - 1. for the reasons mentioned in the letter of the sessions judge we set aside the conviction and sentence, and order that the fine if paid, or any part of it which may have been paid, be refunded.
Judgment:

1. For the reasons mentioned in the letter of the Sessions judge we set aside the conviction and sentence, and order that the fine if paid, or any part of it which may have been paid, be refunded.


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