NATIONAL RAZORS AND BLADES PVT. LTD. Vs. REGIONAL PROVIDENT FUND COMMISSIONER AND OTHERS
LAWS(CAL)-1996-1-34
HIGH COURT OF CALCUTTA
Decided on January 11,1996

National Razors And Blades Pvt. Ltd. Appellant
VERSUS
Regional Provident Fund Commissioner And Others Respondents

JUDGEMENT

Asok Kumar Chakravarty, J. - (1.)This writ petition is intended for quashing certain criminal cases as also Certificate Proceedings which were initiated against the petitioners for their failure to deposit the provident fund dues in time. The petitioners have also prayed for quashing a Notice dated 14th July, 1987 issued by the D. E. C., Dum Dum Dist. Enforcement Branch, 24-Parganas under Sec. 91 of the Criminal Procedure Code, being Annexure D to the writ petition, by which the petitioners were directed to produce documents and other things.
(2.)In the affidavit-in-opposition filed by the respondents the allegations made by the petitioners in the writ petition were denied and disputed. The case of the Respondents is that several criminal proceedings having already been started against the petitioners for their failure to deposit provident fund dues in time, such criminal proceedings cannot be quashed by any order from the writ Court. In so far as the issuance of the Notice dated 14th July, 1987 issued by the D. E. O., District Enforcement Branch, Dum Dum, 24-Paraganas the stand taken by the Respondents in their affidavit-in-opposition is that the said notice was legally and properly issued and cannot be challenged and quashed in this writ proceeding.
(3.)heard the learned counsel for both the sides.
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