SITAL PROSAD SHAW ACCUSED Vs. CORPORATION OF CALCUTTA COMPLAINANT
LAWS(CAL)-1970-1-11
HIGH COURT OF CALCUTTA
Decided on January 14,1970

SITAL PROSAD SHAW ACCUSED Appellant
VERSUS
CORPORATION OF CALCUTTA COMPLAINANT Respondents

JUDGEMENT

- (1.) THIS is an appeal against an order of conviction and sentence under section 16 (1) of the Prevention of Food Adulteration Act.
(2.) THE prosecution case is as follows : the appellant Sital Prosad shaw has a grocery at 26a, Raja Brojendra street, Calcutta. On January 21, 1963 one Food Inspector under the corporation of Calcutta visited the shop and took samples of ghee from atin of ghee stored in the shop on s wooden rack. He divided the sample into three parts and put them in three dry and clean phials. He made over one part to the appellant and sent one part, under proper procedure, to the public Analyst and the Public Analyst on analysis has found the sample to be adulterated.
(3.) ON this allegation the appellant was charged under section 16 (1)of the said Act. He pleaded not guilty various defences were taken but the learned Magistrate convicted the appellant and sentenced him to rigorous imprisonment for nine months and a fine of Rs. 1,000/-, in default to rigorous imprisonment for three months more. The ghee found in the tin, which was seized, was directed to be forfeited.;


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