NANDALAL KOTAL Vs. STATE OF WEST BENGAL
LAWS(CAL)-1960-2-36
HIGH COURT OF CALCUTTA
Decided on February 23,1960

Nandalal Kotal Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

- (1.) The Petitioner Nandalal Kotal has been convicted under Section 7(a)(ii) of the Essential Commodities Act and sentenced to detention till the rising of the court and to pay a fine of Rs. 10 in default to suffer rigorous imprisonment for three days. The stock of rice seized was ordered to be sold and the sale-proceeds to be deposited in the local Treasury.
(2.) The Petitioner took an appeal before the Sessions Judge which failed. He then moved this Court and obtained the present Rule.
(3.) The case for the prosecution was that on January 22, 1959 the Petitioner stored for sale 41 mounds 7 seers of Atap rice in an abandoned husking mill at a bazar. The Petitioner had no license under the West Bengal Rice and Paddy Control Order, 1957, to store for sale rice or paddy in wholesale quantities within the meaning of the Order.;


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