DEVENG PARIKH Vs. STATE OF UTTARAKHAND AND ANOTHER
LAWS(UTN)-2012-11-61
HIGH COURT OF UTTARAKHAND
Decided on November 02,2012

Deveng Parikh Appellant
VERSUS
State of Uttarakhand and another Respondents

JUDGEMENT

- (1.) Mr. Siddhartha Singh, Advocate has filed his Vakalatnama, on behalf of respondent no. 2 today in the Court, which is taken on record.
(2.) By means of this petition, applicant Deveng Parikh, Director of Shree Sidhambika Pharma (Pvt.) Ltd, Mumbai has challenged the order of cognizance passed by the Judicial Magistrate, Roorkee asking him to stand trial for the offence under Section 420 IPC. A complaint was filed way back in 2008 by Umesh Sanghi, Vice President of M/s Unicure (India) Pvt. Ltd, Haridwar against Deveng Parikh and two other persons namely Nimesh Shah and Nishith Shah (partner of NISCHMEM International, Mumbai).
(3.) The genesis of complaint is that complainant (respondent no. 2) is a manufacturer of certain medicines and DYDROGESTERONE tablets under the brand name GESTASURE is one of them. He produces these tablets for human consumption and the same is manufactured by raw material known as DYDROGESTERONE. This chemical was supplied to the complainant by the above named three persons.;


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