SACHIN VISHVANATH NAIK Vs. ADDITIONAL COLLECTOR-I, CUM ADDITIONAL DISTRICT MAGISTRATE
LAWS(BOM)-2017-2-273
HIGH COURT OF BOMBAY
Decided on February 13,2017

Sachin Vishvanath Naik Appellant
VERSUS
Additional Collector-I, Cum Additional District Magistrate Respondents

JUDGEMENT

Nutan D. Sardessai, J. - (1.) Heard Shri C. Padgaonkar, learned Advocate for the petitioner and Shri Rivankar, learned Public Prosecutor for the respondent.
(2.) Rule. Heard forthwith with the consent of the learned counsel. Shri Rivankar, learned Public Prosecutor waives service on behalf of the respondents.
(3.) The petitioner has offered the challenge to the judgment and order dated 3.10.2015 passed by the learned Additional Sessions Judge at Ponda upholding the order passed by the learned Additional Collector-I cum Additional District Magistrate, North Goa District Panaji in Case No.ECA/1/2012- MAG/44. The report was made under Section 6-A of the Essential Commodities Act, 1955 ("Act" for short hereinafter) made by the SDPO, Ponda requesting for confiscating of the essential commodity and vehicle seized in the course. The Inspector of Civil Supplies on 2.11.2012 had filed the complaint with the SDPO alleging that the petitioner was found to have illegally 277 of rice bags including 1 bag of wheat and bag of mixed of rice and wheat for sale/transportation being a public control commodity and meant for public distribution. It is further alleged that the truck bearing Registration No.KA-31-5021 containing 250 bags of rice was loaded in front of the petitioner premises for the purpose of transportation besides three open bags of rice.;


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