KING-EMPEROR Vs. THAMMANA REDDI
LAWS(PVC)-1901-1-11
PRIVY COUNCIL
Decided on January 18,1901

KING-EMPEROR Appellant
VERSUS
THAMMANA REDDI Respondents

JUDGEMENT

- (1.) WE think that the view of the District Magistrate is correct. WE set aside so much of the Second-class Magistrate's order as was made under Section 250, Criminal Procedure Code, and direct that the amount, if any, levied as compensation be refunded.;


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