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The Queen-empress Vs. Krishna Gobinda Das and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Judge
Reported in(1893)ILR20Cal358
AppellantThe Queen-empress
RespondentKrishna Gobinda Das and ors.
Excerpt:
refusal to sign a receipt for summons - criminal procedure code (act x of 1882), sections 69, 71--criminal procedure code (act x of 1872), section 154--penal code (act xlv of 1860), sections 173, 180. - orderpigot and rampini, jj.1. for the reasons given by the sessions judge, and having regard to the authority cited by him, in his letter, we set aside the conviction and sentence pronounced by the deputy magistrate of netrokona on the 16th of may 1892, and we direct that the fine, if paid, or any portion thereof which may have been paid, be refunded.
Judgment:
ORDER

Pigot and Rampini, JJ.

1. For the reasons given by the Sessions Judge, and having regard to the authority cited by him, in his letter, we set aside the conviction and sentence pronounced by the Deputy Magistrate of Netrokona on the 16th of May 1892, and we direct that the fine, if paid, or any portion thereof which may have been paid, be refunded.


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