INSURANCE INSPECTOR EMPLOYEES STATE INSURANCE CORPORATION, PANCHDEEP BHAVAN, LOWER PAREL, MUMBAI Vs. MANOHAR J NAGPAL
LAWS(BOM)-2017-5-181
HIGH COURT OF BOMBAY
Decided on May 08,2017

Insurance Inspector Employees State Insurance Corporation, Panchdeep Bhavan, Lower Parel, Mumbai Appellant
VERSUS
Manohar J Nagpal Respondents

JUDGEMENT

P.N. Deshmukh, J. - (1.) This Appeal is preferred against the common order dated 22nd February 1999 in Case No. 185/ESIC/91 passed by the learned Metropolitan Magistrate, 46/25th Court, Mazgaon, Mumbai thereby acquitting Respondents Nos. 1 to 4 of the offence punishable under Section 85(a) of the Employees' State Insurance Act, 1948 (hereinafter referred to as the ESI Act for short).
(2.) Briefly stated facts of the case are as under: The Appellant, being Insurance Inspector appointed under the provisions of the Employees' State Insurance Corporation, had filed a complaint against the Respondents Nos. 1 to 4 for their failure to pay to the Appellant their contribution for providing insurance coverage to their employees. The offence was punishable under Section 85(a) of the ESI Act. Before the Trial Court since considerable time has lapsed and as the evidence of complainant could not be completed the learned Magistrate relying upon the ratio in the case of Raj Deo Sharma Vs. State of Bihar, 1998 CrLJ 4596 (SC). acquitted Respondents Nos. 1 to 4 under the impugned order which is under Appeal.
(3.) I have heard learned counsel for the Appellant. Nobody appeared on behalf of the Respondent Nos. 1 to 4 though served.;


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