STATE OF GUJARAT Vs. PRAVINKUMAR BHUDERBHAI PATEL
LAWS(GJH)-2008-5-167
HIGH COURT OF GUJARAT
Decided on May 02,2008

STATE OF GUJARAT Appellant
VERSUS
PRAVINKUMAR BHUDERBHAI PATEL Respondents

JUDGEMENT

- (1.) HEARD learned APP Shri Bhate for the appellant State and learned advocate Shri Gandhi who appears for respondent No. 1. Though the appeal was called out on several occasions, no one appeared for rest of the respondents.
(2.) THIS appeal is directed against the judgment and order dated 30th July 1994 passed by the learned Chief Metropolitan Magistrate, Ahmedabad in Criminal Case No. 734/93.
(3.) RESPONDENT Nos. 1 to 7 were convicted for offence punishable under section 27 (d) and 28a of the Drugs and Cosmetics Act 1940 (hereinafter to be referred to as 'the said Act') and respondent No. 8 was convicted for offence under section 27 (b) (ii) and 28 of the said Act. Respondent Nos. 1 to 7 were sentenced to imprisonment for a day and fine of Rs. 1,000/- and in default of payment of fine, simple imprisonment for ten days. Respondent No. 8 was sentenced to imprisonment for the day and fine of Rs. 500/- and in default of payment of fine, simple imprisonment for ten days.;


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