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Rameshwar Dayal and ors. Vs. the State of Rajasthan - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberS.B. Criminal Revision No. 167/79
Judge
Reported in1981WLN389
AppellantRameshwar Dayal and ors.
RespondentThe State of Rajasthan
Excerpt:
.....rajasthan essential 'commodities (display of prices & stock) order, 1975--confiscation of stock-accused maintaining accounts & registers properly--stock not properly mentioned--held, conviction is maintained but order of confiscation deserves to be quashed.;in all other respects the accused were acting in a regular manner by having a licence, keeping a register in a proper manner and maintaining a price list, but a slight lapse of non-maintaining of the stock on sunday resulted in the conviction, is certainly a factor which can be taken into consideration for the purpose of punishment. the sentence awarded does not call for any interference, but the consequential order of confiscation of goods deserves to be quashed.;revision partly allowed - section 2(k), 2(1), 7 & 40 &.....order, 1975--stock not displayed-accused functioning in shop on holiday--held, theory of holiday was rightly disbelieved.the theory of holiday har not been, believed by the lower, court and correctly so, because the accused were actually functioning in the shop and doing the business.(c) rajasthan essential 'commodities (display of prices & stock)
Judgment:
ORDER

, 1975--Stock not displayed-Accused functioning in shop on holiday--Held, theory of holiday was rightly disbelieved.

The theory of holiday har not been, believed by the lower, court and correctly so, because the accused were actually functioning in the shop and doing the business.

(c) RAJASTHAN ESSENTIAL 'COMMODITIES (DISPLAY OF PRICES & STOCK)


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