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Amathabhai Arjanbhai Vs. C.D. Patel and anr. - Court Judgment

LegalCrystal Citation
SubjectCriminal;Food Adulteration
CourtSupreme Court of India
Decided On
Case NumberSpecial Leave Petition (Criminal) No. 3467 of 1979
Judge
Reported inAIR1982SC782; 1982CriLJ628
AppellantAmathabhai Arjanbhai
RespondentC.D. Patel and anr.
Excerpt:
- labour & services regularisation of service: [markandey katju & v.s. sirpurkar, jj]teacher appointed on leave vacancy claim for regularization as approved teacher made on resignation by original incumbent - approval granted by education department in teeth of interim order in writ petition to regularize service - upholding regularization on ground that procedure for filling leave vacancy and permanent vacancy is substantially same and that interim order was not challenged by department held, it is improper. long delay in disposal of petition would not enure to the benefit of petitioner teacher. orderbaharul islam, j.1. the public analyst found the sample of milk deficient in fat content to the extent of 0.5%. the appellant submits that it was not possible to detect 0.5% deficiency of fat content in the milk. it was not put to the food inspector or to the public analyst who would have been the proper person to answer the question. the point also does not appear to have been taken in any of the three courts below.2. the petition is rejected.
Judgment:
ORDER

Baharul Islam, J.

1. The Public Analyst found the sample of milk deficient in fat content to the extent of 0.5%. The appellant submits that it was not possible to detect 0.5% deficiency of fat content in the milk. It was not put to the Food Inspector or to the Public Analyst who would have been the proper person to answer the question. The point also does not appear to have been taken in any of the three courts below.

2. The petition is rejected.


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