STATE OF U P Vs. RATAN CHAND
LAWS(ALL)-1965-10-14
HIGH COURT OF ALLAHABAD
Decided on October 29,1965

STATE OF UTTAR PRADESH Appellant
VERSUS
RATAN CHAND Respondents

JUDGEMENT

- (1.)THIS appeal, by the State of Uttar Pradesh, has been directed against an order of acquittal recorded by the learned Additional Sessions Judge of Etawah, in a case under Rule 125 of the Defence of India Rules.
(2.)THE facts of the case lie in a short compass.
(3.)ON the 1st of March, 1963, the Central Government promulgated an Order called 'the Essential Articles (Price Control) Order, 1863' which, inter alia, provided that: Every dealer shall cause to be prominently displayed on a special board to be maintained for this purpose at or near the entrance to the place of sale:
(a) a list of essential articles held by him from time to time in stock for ready delivery; (b) the past price of each such article; and (c) the price at which he proposes to sell that article.

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