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Nishi Kanta Pal and ors. Vs. Emperor - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in37Ind.Cas.46
AppellantNishi Kanta Pal and ors.
RespondentEmperor
Excerpt:
penal code (act xlv of 1860), section 186 - obstructing mansif to pass through accused's own property for making toed inspection, whether offence. - 1. in this case we have read the explanation of the magistrate, but we still adhere to our opinion that the conviction and sentences on the petitioners cannot stand on the grounds on which the rule was granted. no offence under section 186, indian penal code, appears to have been committed. the rule is made absolute. the fines, if paid, will be refunded.
Judgment:

1. In this case we have read the explanation of the Magistrate, but we still adhere to our opinion that the conviction and sentences on the petitioners cannot stand on the grounds on which the Rule was granted. No offence under Section 186, Indian Penal Code, appears to have been committed. The Rule is made absolute. The fines, if paid, will be refunded.


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