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Madras High Court
Emperor vs Varadan And Anr. on 18 April, 1910
Equivalent citations: 7 Ind Cas 415
Author: Miller
Bench: Miller


ORDER

Miller, J.

1. The Magistrate should have reduced the sentence when setting aside the conviction for one of the offences in respect of which the sentence was imposed. Otherwise according to the decisions he must be held to have enhanced it. The Sessions Judge does not suggest that the punishment awarded is excessive. I reduce the sentence by seven days.


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