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Muhammad Abdul Khoyer Vs. Asgar Khan and anr. - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in148Ind.Cas.892
AppellantMuhammad Abdul Khoyer
RespondentAsgar Khan and anr.
Excerpt:
penal code (act xlv of 1880), section 368 - hire--purchase--removal of property under bona fide mistake of fact--absence of dishonest intention--offence of theft, if committed. - order1. for the reasons set out in the letter of reference, we accept the reference and set aside the conviction and the sentence. the fines, if paid, will be refunded.
Judgment:
ORDER

1. For the reasons set out in the letter of reference, we accept the reference and set aside the conviction and the sentence. The fines, if paid, will be refunded.


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