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Emperor Vs. Gobinda Chandra Das and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtKolkata
Decided On
Reported inAIR1940Cal586
AppellantEmperor
RespondentGobinda Chandra Das and anr.
Excerpt:
- orderedgley, j.1. this reference is accepted for the reasons set forth in the letter of reference dated 9th march 1940. the order convicting the accused persons dated 27th january 1940 is set aside. the fine, if already paid, will be refunded. the money found on the person of the accused will also be refunded.
Judgment:
ORDER

Edgley, J.

1. This reference is accepted for the reasons set forth in the letter of reference dated 9th March 1940. The order convicting the accused persons dated 27th January 1940 is set aside. The fine, if already paid, will be refunded. The money found on the person of the accused will also be refunded.


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