STATE OF GUJARAT Vs. KALIDAS NANJIBHAI PARMAR
LAWS(GJH)-1979-3-9
HIGH COURT OF GUJARAT
Decided on March 27,1979

STATE OF GUJARAT Appellant
VERSUS
KALIDAS NANJIBHAI PARMAR Respondents

JUDGEMENT

M.K.SHAH - (1.) This appeal is directed against the order of acquittal passed by the learned Assistant Sessions Judge Mehsana on 30th December 1975 in session's case No. 121 of 1974 in which case the respondent accused stood his trial for the offence under sec. 499 of the Indian Penal Code.
(2.) A few facts will have to be set out to appreciate the contentions, which are raised in this appeal.
(3.) There was an All India Speakers Conference held at Gandhinagar between December 28 1973 and December 31 1973, which was attended by the Speakers from all over India. After the conference a tour programme was arranged and the delegates were taken to various places of interest in Gujarat. Several committees were formed to look after the accommodation and other needs of the delegates as also the organizational part of the conference; and the Secretariat of the Gujarat Legislature was in charge of these arrangements. There is an establishment branch in this secretariat and there is a cash section for dealing with cash transactions. A grant of an amount of Rs. 2 0 0 was obtained from the Government for the purpose of meeting with the expenses to be incurred in connection with the said conference; and even after the conference was over certain payments had to be made accounts to be completed and it was also felt that the expenses would increase the amount of grant in which case additional amount also would have to be obtained.;


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