STATE OF GUJARAT Vs. MEMON GAFAR TARMOHMED
LAWS(GJH)-1960-7-3
HIGH COURT OF GUJARAT
Decided on July 29,1960

STATE OF GUJARAT Appellant
VERSUS
MEMON GAFAR TARMOHMED Respondents

JUDGEMENT

V.B.RAJU - (1.)In Criminal Case No. 445 of 1959 on a complaint filed by the Gondal Municipality the applicant was convicted under sec. 122(1) of the Bombay District Municipal Act; 1901 for not having removed certain goods. In the order dated 15-6-1959 the learned Magistrate observed :-The accused liable to pay a fine of Rs. 2/per diem.
(2.)On an application made by the Municipality the First Class Magistrate Gondal passed an order on 20-10-1959 holding that it was proved by the report of the Chief Officer Gondal Municipality that the accused had not removed the goods upto 1-10-1959. He therefore ordered that warrant to recover the fine of Rs. 172/for total 86 days at the rate of Rs. 2/per day for 86 days between 24-6-59 and 28-9-1959.
(3.)In revision it is contended that this order passed by the learned Magistrate is improper and should be set aside.
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