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In Re: M. Seshagupta - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Reported inAIR1943Mad376; (1943)1MLJ22
AppellantIn Re: M. Seshagupta
Excerpt:
- orderbyers, j.1. as the price of copra has not been controlled by the government under rule 81 (b) of the defence of india rules, the conviction of the accused in calendar case no. 56 of 1942 on the file of the sub-divisional magistrate, adoni, for an offence under rule 81 (4) for selling copra at a price exceeding that fixed by the local prices advisory committee is illegal. the reference made by the learned district magistrate is accepted, the conviction is set aside and the accused acquitted. the fine is ordered to be refunded.
Judgment:
ORDER

Byers, J.

1. As the price of copra has not been controlled by the Government under Rule 81 (b) of the Defence of India Rules, the conviction of the accused in Calendar Case No. 56 of 1942 on the file of the Sub-Divisional Magistrate, Adoni, for an offence under Rule 81 (4) for selling copra at a price exceeding that fixed by the local Prices Advisory Committee is illegal. The reference made by the learned District Magistrate is accepted, the conviction is set aside and the accused acquitted. The fine is ordered to be refunded.


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