In Re: Tukaram Vithal vs Unknown on 21 February, 1878

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Bombay High Court
In Re: Tukaram Vithal vs Unknown on 21 February, 1878
Equivalent citations: (1878) ILR 2 Bom 527
Bench: M Westropp, Kemball


JUDGMENT

1. The Court concur in the ruling and the reasons given for it by the Second Class Magistrate of Nasik, Rav Saheb Shridhar Gundo, viz., that Clause 1 of Section 74 of the Municipal Act, Bombay, No. VI of 1873, applies only to the second clause of Section 39 of the same Act.

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