M C MITRA Vs. STATE
LAWS(CAL)-1951-5-13
HIGH COURT OF CALCUTTA
Decided on May 23,1951

M.C.MITRA Appellant
VERSUS
STATE Respondents


Referred Judgements :-

REX V. CAR-BRIANT [REFERRED TO]



Cited Judgements :-

RAHAS BEHARI PANDAY VS. STATE [LAWS(ALL)-1954-9-8] [REFERRED TO]
K V AYYASWAMY VS. STATE [LAWS(APH)-1964-3-39] [REFERRED TO]
PUBLIC PROSECUTOR VS. A THOMAS [LAWS(MAD)-1957-4-26] [REFERRED TO]
STATE VS. ABHEY SINGH [LAWS(RAJ)-1956-10-30] [REFERRED TO]
RANJIT SINGH VS. STATE, [LAWS(ALL)-1953-8-35] [REFERRED TO]
RAGHUBIR PRASAD VS. THE STATE [LAWS(ORI)-1954-9-22] [REFERRED TO]
SREEKRISHNANARAYANA RAO VS. REPUBLIC OF INDIA [LAWS(KER)-1957-11-21] [REFERRED TO]
A. SASIDHARAN VS. STATE OF KERALA [LAWS(KER)-2007-11-70] [REFERRED TO]
STATE VS. SAJAD ALI BHAT [LAWS(J&K)-2014-12-39] [REFERRED TO]


JUDGEMENT

P.B.Mukharji, J. - (1.)This is an appeal from the judgment & order of the Special Judge, Alipore, convicting the appellant; of an offence under Section 161, Penal Code, & sentencing him to rigorous imprisonment for eight months & to pay a fine of Rs. 3000 which includes a fine of Rs. 2000 as required by Section 9 (1), West Bengal Act XXI [21] of 1949; in default of payment of the fine a further sentence of rigorous imprisonment for four months is imposed by the Special Judge.
(2.)The case for the prosecution may be stated briefly.
(3.)The appellant was at all relevant times the Accounts Officer & Financial Adviser to the Deputy General Manager, Grains, East Indian Railway, Calcutta. In that capacity he is said to have accepted directly from G. H. M. Patel of Messrs G. C. Bose & Co. a sum of Rs. 2000 as gratification with the motive of facilitating the passing of outstanding bills of Messrs. G. C. Bose & Co. relating to the supply of potatoes & onions to the East Indian Railway Administration.


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