ASOKE KUMAR JAIN Vs. STATE OF WEST BENGAL
LAWS(CAL)-1983-7-4
HIGH COURT OF CALCUTTA
Decided on July 25,1983

ASOKE KUMAR JAIN Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

- (1.) THE petitioner Asoke Kumar Jain is one of the partners of a firm named Kalosona Soft Coke Manufacturing company having its business at Domohani bazar near Barabani Railway Station. The said firm manufactures soft-coke from steam-coal, middling etc.
(2.) ON 11. 6. 83 the police on a secret information raided the petitioner's firm and seized a large quantity of steam-coke, slack-coke and soft-coke which were stacked at their usual place of business. A copy of the seizure list is annexed to the petition and marked with the letter 'a'. Pursuant to the seizure a case was started against the petitioner and the other partners of the firm under Act X of 1955 for violation of clauses (3) and (5) of the West Bengal declaration of Stocks and Prices of Essential Commodities Order, 1977 and also for the violation of the provisions of the West bengal Soft Coke Licensing Order, 1965.
(3.) THEREAFTER at the instance of the petitioner and the other partners of the firm the police seized the stock registers and the licence of the petitioner's firm on 29-6-1983. A copy of the seizure list is annexure 'b' to the petition. In view of the seizure of the licence and the stock registers which gives an explanation and accounts for all the steam-coke, slack-coke and soft-coke seized from the petitioner's firm, there could not possibly be any violation of the West Bengal Soft Coke Licensing Order, 1965.;


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