JAGMODHAN MEHATABSING GUJARAL Vs. STATE OF MAHARASHTRA
LAWS(SC)-2006-11-62
SUPREME COURT OF INDIA (FROM: BOMBAY)
Decided on November 02,2006

JAGMODHAN MEHATABSING GUJARAL Appellant
VERSUS
STATE OF MAHARASHTRA Respondents


Cited Judgements :-

RAJENDER VS. BSES RAJDHANI POWER LTD [LAWS(DLH)-2007-1-132] [REFERRED TO]
GOPALBHAI CHANDUBHAI RANA VS. STATE OF GUJARAT [LAWS(GJH)-2008-7-70] [REFERRED TO]
DEPUTY ENGINEER VS. JAGRUT NAGARIK [LAWS(GJH)-2010-5-96] [REFERRED TO]
BAPUPURI VS. MADHYA PRADESH VIDYUT VITRAN COMPANY LTD [LAWS(MPH)-2008-11-77] [REFERRED TO]
HI TECH MINERAL INDUSTRIES COVAI P LIMITED VS. TAMIL NADU ELECTRICITY REGULATORY COMMISSION [LAWS(MAD)-2009-11-184] [REFERRED TO]
CHHATTISGARH STATE ELECTRICITY BOARD VS. VISHAL AGRWAL [LAWS(CHH)-2008-2-10] [REFERRED TO]
PARIMAL BHOGILAL PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2010-8-432] [REFERRED TO]
VINOD SHARMA VS. U.P. POWER CORPORATION LTD. ,SHAKTI BHAWAN [LAWS(ALL)-2013-2-4] [REFERRED TO]
M/S. LADI STEEL INDUSTRIES PVT. LIMITED VS. ASSAM STATE ELECTRICITY BOARD [LAWS(GAU)-2013-8-10] [REFERRED TO]
BIHAR STATE ELECTRICITY BOARD, VIDYUT BHAWAN, BAILEY ROAD, PATNA, THROUGH ITS CHAIRMAN VS. NAND KUMAR S/O SRI BISHWANATH PANDIT, R/O NEAR CHECK POST, DIDARGANJ, P.S.-MALSALAMI PATNA [LAWS(PAT)-2010-3-276] [REFERRED TO]
PATIDAR STONE CRUSHER VS. M.P. VIDYUT VITARAN COMPANY LTD. AND ORS. [LAWS(MPH)-2014-11-204] [REFERRED TO]
ASST EXECUTIVE ENGINEER K S E B, GANDHI NAGAR, KOTTAYAM AND ORS VS. T C MATHEW THAZHAPPALLIL, MALLOOSSERY P O, KOTTAYAM [LAWS(KERCDRC)-2010-3-4] [REFERRED TO]
PATIDAR STONE CRUSHER VS. M P VIDYUT VITARAN COMPANY LTD [LAWS(MPH)-2014-11-212] [REFERRED TO]
STATE OF MAHARASHTRA VS. NANASO VITHAL DESAI [LAWS(BOM)-2008-4-620] [REFERRED]
Shyam Lal Iron & Steel Company VS. Jharkhand State Electricity Board through its Chairman, Engineers Bhawan, Dhurwa, Ranchi [LAWS(JHAR)-2013-4-142] [REFERRED TO]
VIHOL RANJITSINH NENAJI & ORS. VS. STATE OF GUJARAT [LAWS(GJH)-2016-10-51] [REFERRED TO]
THE BIHAR STATE ELECTRICITY BOARD VS. THE STATE OF BIHAR [LAWS(PAT)-2014-8-131] [REFERRED TO]
DABHI MANUBHAI SUKHABHAI VS. STATE OF GUJARAT [LAWS(GJH)-2017-9-151] [REFERRED TO]


JUDGEMENT

Dalveer Bhandari, J. - (1.)Leave granted.
(2.)This appeal is directed against the judgment of the High Court of Judicature at Bombay dated 23.1.2006 in Criminal Revision Application No.458/2005 and Criminal Revision Application No.11 of 2006.
(3.)The appellants in this appeal had been convicted by the Additional Chief Judicial Magistrate, First Class, Pune, by the judgment dated 21.12.1996 under Sections 39 and 44 of the Indian Electricity Act, 1910 (hereinafter referred to as the Act) and were also directed to pay a fine. These appellants were directed to suffer three months rigorous imprisonment. Appellants number 1 and 3 were also directed to pay a fine of Rs.40,000/- each and appellant number 2 to pay a fine of Rs.20,000/- under Section 39 of the Act.


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