ALFRED BERG & CO. (I) PVT. LTD. Vs. STATE OF TAMIL NADU
LAWS(MAD)-2020-1-435
HIGH COURT OF MADRAS
Decided on January 10,2020

Alfred Berg And Co. (I) Pvt. Ltd. Appellant
VERSUS
STATE OF TAMIL NADU Respondents

JUDGEMENT

M. Dhandapani - (1.) This criminal original petition has been filed seeking to call for the records relating to the criminal case in C.C.No.351 of 2011 on the file of the learned X Metropolitan Magistrate, Egmore and to quash the same as illegal.
(2.) The first petitioner Company is the Manufacturer of Pharmaceutical products and the petitioners 2 to 5 are the Directors of the first petitioner Company. The first petitioner Company among other medicines is a Manufacturer of Cetrizine HCL Tablets 10 mg., a drug which is being manufactured under license in its factory premises situated at C-28, SIDCO Pharmaceutical Complex, Alathur - 603 110.
(3.) The facts of the case is that the then Drugs Inspector, Purasaivakkam Range, took samples of the drug namely, Cetrizine HCL Tablets 10 mg. B.No.CET-06 M/D 03/2009 D/E 02/2011, from the premises of Perumalpet Health Post, Purasaivakkam, Chennai, for analysis and intimation vide Form 17 dated 20.07.2009 for the same drawn was numbered as 078002. The above sample which was drawn was sent for analysis under Form 18 dated 20.07.2009 to the Government Analyst (Drugs), Drugs Testing Laboratory, Chennai, who in turn reported that the drug was 'Not of Standard Quality' vide report under Form 13 No 00912-D/2009-10, dated 22.11.2010 and that the sample does not conform to IP specifications for Cetrizine HCL Tablets with respect to dissolution, related substances and to the contents of Cetrizine HCL Tablets.;


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