PIRTHI RAJ Vs. STATE
LAWS(P&H)-1957-4-12
HIGH COURT OF PUNJAB AND HARYANA
Decided on April 02,1957

PIRTHI RAJ Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) THIS is a revision petition filed by Prithi Raj who has been convicted by a magistrate at Jullundur under Section 103 (2) of the. Cantonments Act and sentenced to pay a fine of Rs. 75/- or in default two months' simple imprisonment, his appeal being dismissed by the Sessions Judge.
(2.) THE facts of the case are that the accused who keeps a shop in Raman Mandi, jullundur Cantonment, under the title of Raman and Company, was served with a notice under Section 103 (1) of the Cantonments Act by the Executive Officer, jullundur Cantonment Board, on 8-12-1955 calling upon him to furnish detailed information within ten days about the value of the goods imported by his firm from the 1st of April to the 30th of September, 1955. A reminder was issued to him on the 22nd of December and the accused then sent the letter (Ex. P. B) dated the 24th of December in which he said that octroi duty had been paid on whatever goods he had imported into the Cantonment area, and that the record must be in the Cantonment Board office. He was again told by a notice dated the 29th of december that he must furnish the required information or else would be prosecuted, and he again wrote the letter (Ex. P. D) dated 11-1-1956 saying that the information was not available and could be collected from the records of the octroi department and he protested that the notice issued under Section 103 (1)was illegal.
(3.) THE provisions of Section 103 of the Act are as follows : " (1) The Executive Officer may, by written notice, call upon any inhabitant of the cantonment to furnish such information as may be necessary for the purpose of ascertaining - (a) whether such inhabitant is liable to pay any tax imposed under this act; (b) at what amount he should be assessed; or (c) the annual value of the building or land which he occupies and the name and address of the owner or lessee thereof. (2) If any person, when called upon under Sub-section (1) to furnish information neglects to furnish it or furnishes information which is not true to the best of his knowledge or belief, he shall be punishable with fine which may extend to one hundred rupees. ";


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