INDCHEMIE HEALTH SPECIALITIES PRIVATE LIMITED Vs. UNION OF INDIA
LAWS(MANIP)-2019-3-7
HIGH COURT OF MANIPUR
Decided on March 07,2019

Indchemie Health Specialities Private Limited Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

RAMALINGAM SUDHAKAR,CJ. - (1.) Heard Mr. Arun Siwach, learned counsel appearing for the petitioners and Mr. S. Samarjeet, learned CGC for the respondents.
(2.) The prayer in this criminal petition is as follows : "(b) to quash and set aside the impugned complaint being Criminal (C) Case No. 284 of 2016 pending in the Court of Learned Chief Judicial Magistrate, Imphal West as well as the order dated 21st January, 2017 issuing process against the Petitioners therein and to pass all other incidental and consequential orders as may be deemed fit and proper"? FACTS OF THE CASE
(3.) The brief facts of the case are that the criminal petition has been filed invoking Section 482 of the Code of Criminal Procedure, 1973 to quash the Criminal (C) Case No. 284 of 2016 pending before the Court of Chief Judicial Magistrate, Imphal West. The criminal complaint was filed under Section 16(1)(a) read with Section 18(a)(1) read with Section 34 of the Drugs and Cosmetics Act, 1940 (hereinafter referred to as "Act"?). The petitioners/accused also challenge the order dated 21.01.2017 passed by the Chief Judicial Magistrate, Imphal West, which is as follows: "Complainant by Ld. Counsel present P.O. is on leave. Issue summons to the accused persons returnable by 17/02/2017. Complainant is to take step."? ;


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