STATE GOVERNMENT Vs. DEODATTA DIDDI
LAWS(BOM)-1954-7-13
HIGH COURT OF BOMBAY
Decided on July 30,1954

STATE GOVERNMENT Appellant
VERSUS
DEODATTA DIDDI Respondents

JUDGEMENT

- (1.)THIS is an appeal by the State Government against the acquittal of the respondent Deodatta Diddi, Agent, Rawanwara Khas Colliery, in the Chhinwara district.
(2.)A complaint was made under Section 39, Mines Act, 1923, by the Chief Welfare Officer (Mines) against Messrs. Karamchand Thapar Bros, as managing agents and owners of Rawanwara Khas Collieries as represented by their Managing Director Indra Mohan Thapar and the respondent Deodatta Diddi as Agent of Rawanwara Khas Colliery.
(3.)THE trying Magistrate acquitted both Messrs. Karamchand Thapar and Bros, as well as Deodatta. The State Government has preferred an appeal only against the acquittal of the latter.


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