MUNICIPAL CORPORATION OF DELHI Vs. STATE
LAWS(DLH)-1983-4-7
HIGH COURT OF DELHI
Decided on April 22,1983

MUNICIPAL CORPORATION OF DELHI Appellant
VERSUS
STATE OF DELHI Respondents


Cited Judgements :-

RAGHUNATH DASS VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1986-8-3] [REFERRED TO]
BHAGAT RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1986-8-2] [REFERRED TO]
SHAKTI KUMAR AGRAWALA VS. STATE OF ORISSA [LAWS(ORI)-1991-8-34] [REFERRED TO]
DAULAT RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-1997-11-12] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. JOGINDER KUMAR [LAWS(HPH)-1997-9-16] [REFERRED TO]


JUDGEMENT

Aggarwal, J. - (1.)This is an appeal by the Delhi Municipal Corporation against the acquittal of the Respondent Ramji Dass who was prosecuted under Section 7 read with Section 16 of the Prevention of Food Adulteration Act.
(2.)On 12th September 1969 Shri V.P. Anand, Food Inspector, took a sample of Suji from the Grocery shop of the respondent at Nehru Bazar. One part of the sample was sent to the Public Analyst who found the sample to be adulterated on account of insect infestation. The sample was analysed on 17th September 1969 and the report of the analysis was as follows : JUDGEMENT_138_DRJ5_1983Html1.htm Living insects are present. Total amount of Suji passes in no. 100 sieve -1.14%. The same is adulterated as the same is insect infested (living insects are present)."
(3.)On the receipt of the report of the Public Analyst a complaint under Section 7 read with Section 16 of the Prevention of Food Adulteration Act was filed against the respondent. The learned trial Magistrate found the accused guilty of the offence charged with and sentenced him to rigorous imprisonment for 6 months and to a fine of Rs. 1000.00 and in default of payment of fine to further undergo rigorous imprisonment for 120 days.
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