QUEEN-EMPRESS Vs. YAMANA RAO
LAWS(PVC)-1900-11-12
PRIVY COUNCIL
Decided on November 15,1900

QUEEN-EMPRESS Appellant
VERSUS
YAMANA RAO Respondents

JUDGEMENT

- (1.) In a reference of this kind the Sessions Judge should have stated the facts clearly and consecutively. They are as follows:
(2.) One Yamana Rao was convicted of an offence under Section 323 of the Indian Penal Code by the Deputy Magistrate of Narsaraopat on the 24 April 1899, and was ordered to pay a fine of Rs. 15 and also to pay "the complainant's costs of the prosecution."
(3.) In May 1900 the Deputy Magistrate issued a warrant for the collection of Rs. 12-4-0 from the accused. This sum was made up as follows: Rs. 2-4-0 Court and process fees paid by the complainant; Rs. 10 two fees of Rs. 5 each paid by the complainant to the medical officer for a certificate and for giving evidence in the case.;


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