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In Re: Pudukodu Iswara Subramanya Iyer - Court Judgment

LegalCrystal Citation
Subjectfood adulteration
CourtChennai
Decided On
Reported inAIR1940Mad938
AppellantIn Re: Pudukodu Iswara Subramanya Iyer
Excerpt:
- orderlakshmana rao, j.1. the ghee was not stored or offered for sale, and the conviction under section 5(1)(b), madras prevention of adulteration act, (act 3 of 1918) is unsustainable. it is therefore set aside and the fine if levied will be refunded.
Judgment:
ORDER

Lakshmana Rao, J.

1. The ghee was not stored or offered for sale, and the conviction under Section 5(1)(b), Madras Prevention of Adulteration Act, (Act 3 of 1918) is unsustainable. It is therefore set aside and the fine if levied will be refunded.


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