KANTILAL AMBALAL Vs. STATE OF GUJARAT
LAWS(GJH)-1966-4-14
HIGH COURT OF GUJARAT
Decided on April 19,1966

KANTILAL AMBALAL Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) BOTH these appeals are allowed and the convictions and sentences of both the appellants are set aside, because there is no evidence to prove the warrant in question. A warrant is a public document, and the only way to prove such a document is by production of certified copy of the same. A certified copy is not produced in this case. The appeals are, therefore, allowed and the convictions and sentences of the appellants are set aside.;


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