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L.S. Durrell Vs. Kumud Kanta Chakrabarty - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in47Ind.Cas.74
AppellantL.S. Durrell
RespondentKumud Kanta Chakrabarty
Excerpt:
railways act (ix of 1890), section 122 - unlawful entry upon railway premises--offence, essence. - 1. in this case we think that the second additional sessions judge is clearly right and that the conviction and sentence on the accused kumud kanta chakrabarty were wrong. we accordingly accept the reference and set aside the conviction and the sentence passed on the accused. the fine, if paid, will be refunded.
Judgment:

1. In this case we think that the Second Additional Sessions Judge is clearly right and that the conviction and sentence on the accused Kumud Kanta Chakrabarty were wrong. We accordingly accept the reference and set aside the conviction and the sentence passed on the accused. The fine, if paid, will be refunded.


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