LALARAM Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2003-12-5
HIGH COURT OF CHHATTISGARH
Decided on December 19,2003

LALARAM Appellant
VERSUS
STATE OF CHHATTISGARH Respondents


Referred Judgements :-

STATE OF MADHYA PRADESH VS. S B JOHARI [REFERRED TO]
OM WATI VS. STATE [REFERRED TO]


JUDGEMENT

FAKHRUDDIN,J. - (1.)The present is a case where the paddy meant for drought relief has been diverted and misappropriated by the accused persons frustrating the benevolent schemes of the Government.
(2.)Briefly stated the facts are that 260 rice bags were loaded from F.C.I. godown for distributing the same to the people as drought relief. The applicant is the driver of the truck bearing No. M.P.L. 2868. The paddy was loaded in the said truck and the destination was to unload the bags at Sewa Sahakari Samiti, Bangursia. Instead of unloading the paddy at Village Bangursia, the truck was taken by the applicant/driver to a rice mill namely Durga Rice Mill situated at Pandaripani. When the truck was being unloaded, one Mukhbir who informed the police that the driver of the truck is unloading the drought material in the said rice mill. On receipt of this information the police rushed to the spot and caught the persons red handed and seized the material and the truck. It was found that out of 260 rice bags, 227 rice bags had been unloaded and 33 were remained in the truck. After needful an F.I.R. was lodged and the investigation was done.
(3.)The applicant has played a pivot role inasmuch as instead of unloading the paddy in the said Scwa Sahakari Samiti, he turned the wheels to the said rice mill. The events go to show as to how the conspiracy is hatched by the persons in respect of the relief material, which was diverted from one place to another to frustrate the beneficial schemes promulgated for drought relief.


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