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The Public Prosecutor Vs. V.M. Ramalingam Pillai - Court Judgment

LegalCrystal Citation
SubjectSales Tax;Criminal
CourtChennai High Court
Decided On
Case NumberCriminal Appeal No. 514 of 1956
Judge
Reported inAIR1958Mad544; (1958)IIMLJ243; [1958]9STC510(Mad)
AppellantThe Public Prosecutor
RespondentV.M. Ramalingam Pillai
Appellant AdvocateAdv. General and ;V.V. Radhakrishnan, Adv. for ;Public Prosecutor
Respondent AdvocateG. Gopalaswami, ;V. Gopinathan and ;S.V. Subramanyam, Advs.
Excerpt:
- order1. on the answer returned by the full bench the acquittal by the lower court cannot stand. the acquittal is set aside, and the accused is convicted for an offence punishable under section 15(b) of the madras general sales tax act, 1939. he is fined rs. 25 (rupees twenty-five only) and the recovery of arrears of tax of rs. 205-12-6 is directed to be made. it will be recoverable as if it were a fine.
Judgment:
ORDER

1. On the answer returned by the Full Bench the acquittal by the lower Court cannot stand. The acquittal is set aside, and the accused is convicted for an offence punishable under Section 15(b) of the Madras General Sales Tax Act, 1939. He is fined Rs. 25 (Rupees twenty-five only) and the recovery of arrears of tax of Rs. 205-12-6 is directed to be made. It will be recoverable as if it were a fine.


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