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Lakshmi Devi Agro Rice Industries, Kirugavalu, Maluvalli Taluk, Mandya District v/s The Deputy Commissioner, Mysuru & Another


Company & Directors' Information:- R K B AGRO INDUSTRIES LIMITED [Active] CIN = L17100KA1979PLC003492

Company & Directors' Information:- J R AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15342UP1982PTC005792

Company & Directors' Information:- INDIA RICE LTD [Under Liquidation] CIN = U01111KL1994PLC008050

Company & Directors' Information:- B M AGRO INDUSTRIES LIMITED [Active] CIN = U74899DL1992PLC049988

Company & Directors' Information:- R S AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15319DL1998PTC097025

Company & Directors' Information:- S N T AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U01122DL1997PTC086925

Company & Directors' Information:- D D AGRO INDUSTRIES LIMITED [Active] CIN = U24219PB1999PLC022487

Company & Directors' Information:- S S D AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15100MH1998PTC113744

Company & Directors' Information:- S. A. B. INDIA AGRO INDUSTRIES LIMITED [Active] CIN = U01403UP2009PLC038365

Company & Directors' Information:- U K AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U15114UP2003PTC028107

Company & Directors' Information:- R. K. AGRO INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U15410WB2012PTC180269

Company & Directors' Information:- R J AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U15311KA2005PTC035485

Company & Directors' Information:- S O I AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U15310GJ2010PTC059966

Company & Directors' Information:- S I P AGRO INDUSTRIES LIMITED [Strike Off] CIN = U01403WB2012PLC188362

Company & Directors' Information:- G RICE INDIA LIMITED [Strike Off] CIN = U15312HP1998PLC022089

Company & Directors' Information:- S. S. AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15490PN2013PTC146574

Company & Directors' Information:- M P RICE PRIVATE LIMITED [Active] CIN = U15312PB1998PTC021722

Company & Directors' Information:- J J AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15130MH1980PTC023302

Company & Directors' Information:- A R AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC050526

Company & Directors' Information:- G S AGRO INDUSTRIES PVT LTD [Active] CIN = U01132WB1990PTC049960

Company & Directors' Information:- D V AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1993PTC051892

Company & Directors' Information:- S D RICE PRIVATE LIMITED [Strike Off] CIN = U15312PB1999PTC022547

Company & Directors' Information:- P AND G AGRO INDUSTRIES P LTD [Strike Off] CIN = U99999UP1985PTC007509

Company & Directors' Information:- R. K. G. S. AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15100UP2017PTC097391

Company & Directors' Information:- A K RICE INDUSTRIES PRIVATE LIMITED [Active] CIN = U55209OR2020PTC034093

Company & Directors' Information:- V G AGRO INDUSTRIES LIMITED [Strike Off] CIN = U01400DL1993PLC051666

Company & Directors' Information:- THE RICE COMPANY INDIA PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109522

Company & Directors' Information:- T S AGRO INDUSTRIES PVT LTD [Strike Off] CIN = U15209UP1987PTC008974

Company & Directors' Information:- B AND P AGRO INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U01110MH1972PTC015574

Company & Directors' Information:- RICE INDIA (P) LTD. [Strike Off] CIN = U99999DL1998PTC092455

Company & Directors' Information:- LAKSHMI INDUSTRIES PVT LTD [Strike Off] CIN = U15142TN1948PTC001364

Company & Directors' Information:- P V R K AGRO INDUSTRIES PVT LTD [Strike Off] CIN = U01119AP1988PTC008395

Company & Directors' Information:- K R P AGRO INDUSTRIES PVT LTD [Active] CIN = U01110MH1991PTC062304

Company & Directors' Information:- DEVI INDUSTRIES PRIVATE LIMITED [Active] CIN = U33309GJ2020PTC115620

    Writ Petition No. 27688 of 2015 (GM-RES)

    Decided On, 14 January 2016

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE ASHOK B. HINCHIGERI

    For the Petitioner: M.V. Hiremath, Advocate. For the Respondents: R.B. Sathyanarayana Singh, Additional Government Advocate.



Judgment Text

The petitioner is seeking the quashing of the order dated 9-6-2015 (Annexure-K) issued by the respondent 1 directing the distribution of rice to the backward class hostels being run by the Government. The said petitioner claims to be the owner of the said rice seized by the Police suspecting that it was being diverted for being sold in the black market, though it was meant for the public distribution system.

2. Sri M.V. Hiremath, the learned Counsel for the petitioner submits that the petitioner runs the rice mill and that on 23-1-2015 it was transporting the rice to the neighbouring States in the lorry bearing No. KL 11 AE 6399 belonging to the petitioner. He submits that the respondent 1 has already made the order for the release and restoration of the lorry in favour of the petitioner on certain conditions. He submits that the respondent 1 ought to have ordered the release of the rice imposing any reasonable conditions.

3. Sri R.B. Sathyanarayana Singh, the learned Additional Government Advocate appearing for the respondents submits that the petitioner’s lorry was carrying 320 rice bags belonging to the Government. The rice was meant for distribution to the fair shops. He submits that the petitioner’s address furnished to the Police and furnished in the cause title of the writ petition are entirely different. He submits that the address furnished to the respondent 1 is M/s. Lakshmi Devi Rice Industries, Mandya, whereas the address shown in the cause title of the writ petition is M/s. Lakshmi Devi Agro Rice Industries, Kirugavalu.

4. He submits that as prescribed by the Packaging Commodity Rules, the rice bags have to necessarily contain the following particulars: (a) Manufacturer’s name and address; (b) Year of manufacture; and (c) Price of the rice. None of these particulars are found on the rice bags. What was stated on the rice bag is "superfine raw/par boiled rice'.

5. He submits that under Section 6-A(2) of the Essential Commodities Act, 1955 the seized articles are to be auctioned and that they cannot be released to the party from whom it is seized.

6. He submits that the seized articles cannot be released to the petitioner just because it is in a position to furnish the adequate security. In support of his submissions, he relies on the Apex Courts judgment in the case of Shambhu Dayal Agarivala v. State of West Bengal and Another, (1990) 3 SCC 549 : 1990 SCC (Cri.) 489. The relevant portions of the said decision read out by him are as follows:

'7..........If the essential commodity is returned to the person from whom it was seized or to the owner thereof, the very objective of the Act would be defeated and the purpose of seizure would be frustrated. The seizure has to be effected not for the sake of earning revenue, i.e. the market price of the commodity at the date of seizure, which may be ultimately forfeited, but to prevent hoarding of essential commodities, avoid artificial shortages, maintain a steady supply to the community and ensure equitable distribution at fair and reasonable prices. If the seized commodity is returned by merely securing its value, this objective of the Act will be wholly defeated. That is why Section 6-A does not empower the Collector to give an option to pay, in lieu of confiscation of essential commodity, a fine not exceeding the market value of the commodity on the date of seizure, as in the case of any animal, vehicle, vessel or other conveyance seized along with the essential commodity. Only a limited power of sale of the commodity in the manner prescribed by sub-section (2) of Section 6-A is granted. This shows that the Legislature did not intend to confer a power on the Collector to return the essential commodity to the owner or the person from whose possession it was seized. That is for the obvious reason that it would run counter to the very object and purpose of the enactment.'

7. He has also relied on the Apex Court’s judgment in the case of State of Bihar and Another v. Arvind Kumar and Another AIR 2012 SC (Supp.) 8 : 2012 Cri.L.J. 3756 (SC) : (2013) 2 SCC (Cri.) 764 : (2012) 12 SCC 395. Paragraph 14 of the said decision read out by him is as follows:

'14. In the subsequent order dealing with the ownership of the wheat the High Court has only taken note of the fact that as the respondents herein were prepared to furnish adequate/sufficient security to the satisfaction of the Court below for release of the wheat in question, the wheat could have been released by the CJM. In case the learned CJM came to the conclusion after appreciating the evidence on record that the respondent-applicants were not in a position to show any document which may show their ownership to the wheat, there was no justification for the High Court to issue directions for release of such material merely because the applicant could furnish the security. If it is so, any stranger or third party may give sufficient security and get the seized goods release in his favour. Such a course is not permissible even while deciding the application under Section 451/457 of the Code of Criminal Procedure, 1973. A person having no title/ownership over the seized material may get the same released on furnishing security and sell it in black market and earn profit several times more than the amount of security furnished by him. We fail to understand as how such an order of release which defeats the very purpose for which the EC Act was enacted, could be passed.'

8. In the course of rejoinder, Sri Hiremath submits that M/s. Lakshmi Devi Rice Industries and M/s. Lakshmi Devi Agro Rice Industries are one and the same. He submits that at both Mandya and Kirugavalu the petitioner has its place of business.

9. The submissions of the learned Counsel have received my thoughtful consideration. It is not in dispute that 320 rice bags (each bag consists of 50 kilos of rice) were seized from the petitioner on the ground that the said rice belongs to the Government. It also cannot be disputed that the seized article (rice) is subject to natural decay and deterioration.

10. The lorry in which the rice was being transported is released in favour of the petitioner on certain conditions. Neither the respondent 1 nor any authority under the Essential Commodities Act has delivered a categorical finding that the rice belongs to the Government. The criminal proceedings lodged are yet to be concluded. No authority has arrived at any conclusion to the effect that the petitioner has contravened the provisions of Essential Commodities Act or the Rules framed thereunder.

11. I see considerable force in the submission of Sri Sathyanarayana Singh, the learned Additional Government Advocate appearing for the respondents that just because the petitioner is in a position to furnish the adequate security, the seized articles cannot be released to the petitioner without verifying as to whether it belongs to the petitioner or to the Government. The Deputy Commissioner has passed the interim order on 9-6-2015 (Annexure-K). The said order contains the direction to the Police Sub-Inspector, South Taluk Police Station, Mysuru District and the Tahsildar, Mysuru Taluk to hold the enquiry and submit a report thereon. But they have not submitted any report to the Deputy Commissioner. The Deputy Commissioner has not passed the final order delivering a finding as to whether the seized rice belongs to the Government or to the petitioner.

12. This Court on 3-7-2015 has granted an interim order of status quo to the effect that the respondents shall not distribute the rice to the backward class hostel being run by the Government. .

13. Considering all these circumstances and the Apex Court’s judgment in the case of Arvind Kumar, I form the view that the ends of justice would be met by my directing the petitioner to make an application under Sections 451 and 457 of the Cr.P.C. or under any other applicable provisions of law for the release of the seized rice. It is for the learned C.J.M. to prima facie satisfy himself as to whether the rice bags in question belong to the petitioner or to the Government (P.D.S.) and even if he prima facie finds that it belongs to the petitioner, then also the learned C.J.M. shall consider releasing the seized rice by taking appropriate security like bank guarantee from the petitioner.

14. The petitioner shall make the necessary application for the release of rice before the learned C.J.M. within one week from the date of the issuance of the certified copy of today’s order.

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If one such application is filed, the learned C.J.M. shall dispose it of in accordance with law and as expeditiously as possible and in any case within an outer limit of three weeks from the date of the filing of the anticipated application. 15. To safeguard the interests of the petitioner during the period of interregnum, that is, between today the date of disposal of this petition and the date of disposal of the petitioner’s anticipated I.A. for the release of rice, I deem it necessary to continue the effect of the interim order of status quo granted by this Court on 3-7-2015 for a period of five weeks or until the disposal of the petitioner’s application for the release, whichever is earlier. Needless to observe that the learned C.J.M. would give full opportunity to the respondents to produce the documents in support of their claim that the seized rice belongs to the Government (P.D.S.). 16. No order as to costs.
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