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M. Sea Pharmaceuticals Pvt. Ltd. & Another v/s The State of Maharashtra & Another


Company & Directors' Information:- G P T PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24233TG2009PTC064156

Company & Directors' Information:- M SEA PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U74900HP2015PTC000911

Company & Directors' Information:- A N PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24233DL2000PTC108617

Company & Directors' Information:- P AND B PHARMACEUTICALS LIMITED [Active] CIN = U24230MH1978PLC020846

Company & Directors' Information:- E L C PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239DL1998PTC097310

Company & Directors' Information:- V C PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Active] CIN = U24230KL2012PTC031429

Company & Directors' Information:- C I PHARMACEUTICALS PVT. LTD [Active] CIN = U24233WB1988PTC045057

Company & Directors' Information:- M J PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24230MH1996PTC101370

Company & Directors' Information:- R. J. PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Under Liquidation] CIN = U24232RJ1994PTC008899

Company & Directors' Information:- R P L (INDIA) PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239DL2002PTC115402

Company & Directors' Information:- P P PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232WB2003PTC096731

Company & Directors' Information:- F C PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239GJ2007PTC051567

Company & Directors' Information:- G D S J PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24239DL2001PTC109888

Company & Directors' Information:- S S M PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232RJ1982PTC002502

Company & Directors' Information:- S S PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24231UP1982PTC005587

Company & Directors' Information:- A V PHARMACEUTICALS PRIVATE LIMITED [Amalgamated] CIN = U24232DL1999PTC098651

Company & Directors' Information:- P G PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039757

Company & Directors' Information:- E M PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24239MH1992PTC066216

Company & Directors' Information:- B D PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24233WB2009PTC132243

Company & Directors' Information:- S T PHARMACEUTICALS PVT LTD [Strike Off] CIN = U51909WB1989PTC047031

Company & Directors' Information:- N V K PHARMACEUTICALS PRIVATE LIMITED [Under Process of Striking Off] CIN = U24296UP2016PTC082942

Company & Directors' Information:- G K D PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231WB1999PTC089334

Company & Directors' Information:- C F PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231TN1982PTC009598

Company & Directors' Information:- M D PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232WB2008PTC121471

Company & Directors' Information:- I. S. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24306KA2016PTC097524

Company & Directors' Information:- A M PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U24233KL2010PTC026018

Company & Directors' Information:- B. C. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U51900UP2018PTC109946

Company & Directors' Information:- M M PHARMACEUTICALS LIMITED [Strike Off] CIN = U24231TN1982PLC009714

Company & Directors' Information:- S AND S PHARMACEUTICALS INDIA PVT LTD [Strike Off] CIN = U24232CH1984PTC005799

Company & Directors' Information:- N C PHARMACEUTICALS PVT LTD [Strike Off] CIN = U24239HP1986PTC006997

Company & Directors' Information:- R G PHARMACEUTICALS CO PVT LTD [Strike Off] CIN = U24231HP1978PTC003877

Company & Directors' Information:- M S PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231UP1995PTC018120

Company & Directors' Information:- B G PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231OR2002PTC006872

Company & Directors' Information:- J S I PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232UP1998PTC023778

Company & Directors' Information:- B I PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24231CH1997PTC019728

Company & Directors' Information:- J G PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24231DL1987PTC027452

Company & Directors' Information:- J N PHARMACEUTICALS LIMITED [Strike Off] CIN = U24230TG1996PLC023652

Company & Directors' Information:- J AND J PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24119OR1973PTC000584

Company & Directors' Information:- C W C PHARMACEUTICALS PVT. LTD. [Active] CIN = U24231HR1990PTC030903

Company & Directors' Information:- A J S PHARMACEUTICALS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U24232KA1972PTC002273

Company & Directors' Information:- A C PHARMACEUTICALS PVT LTD [Active] CIN = U51397WB1970PTC027869

Company & Directors' Information:- R K PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232DL2006PTC154640

Company & Directors' Information:- A. PHARMACEUTICALS PVT LTD [Strike Off] CIN = U24232DL1999PTC100973

Company & Directors' Information:- N G PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24100MH2010PTC202028

Company & Directors' Information:- S V N PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24230MH2005PTC155731

Company & Directors' Information:- S. V. G. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24297MH2010PTC202540

Company & Directors' Information:- K. D. PHARMACEUTICALS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74999UP2016PTC084198

Company & Directors' Information:- A. B. PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U51909AS2012PTC011351

Company & Directors' Information:- N. S. PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U52311JH2007PTC012709

Company & Directors' Information:- J A PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232DL2005PTC136777

Company & Directors' Information:- S P R PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24232DL2005PTC137405

Company & Directors' Information:- D F L PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U51101DL2014PTC270743

Company & Directors' Information:- A R K PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U74120DL2014PTC266920

Company & Directors' Information:- N N PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U33111BR2012PTC018665

Company & Directors' Information:- V AND B PHARMACEUTICALS PRIVATE LIMITED [Active] CIN = U24290UP2020PTC133785

Company & Directors' Information:- U V PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U99999MH1998PTC117667

Company & Directors' Information:- J. V. PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24239MH2009PTC189669

Company & Directors' Information:- K R R PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24232TG2008PTC062007

Company & Directors' Information:- A P PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24233TG2008PTC062019

Company & Directors' Information:- C K PHARMACEUTICALS PRIVATE LIMITED [Strike Off] CIN = U24233UP2007PTC033596

Company & Directors' Information:- SEA INDIA LIMITED [Dissolved] CIN = U99999MH1949PLC007943

    Criminal Application No. 6787 of 2017

    Decided On, 10 July 2018

    At, In the High Court of Bombay at Aurangabad

    By, THE HONOURABLE MRS. JUSTICE VIBHA KANKANWADI

    For the Applicants: Rashmi S. Kulkarni, Sanket S. Kulkarni, Advocates. For the Respondents: R1 & R2, S.P. Sonpawale, Addl. Public Prosecutor.



Judgment Text

1. Present application has been filed invoking the powers of this Court under Section 482 of the Code of Criminal Procedure, 1973, for quashing the proceedings i.e. R.C.C. No. 124 of 2016, pending before Chief Judicial Magistrate, Dhule, against the applicants.

2. Non-applicant no.02, through the Drug Inspector, filed complaint against the present applicants and others. It was contended in the application, that Drug Inspector Shri Jeevan D. Jadhav had visited the premises of M/s. Abhijeet Pharma on Agra Road, Dhule, on 20.05.2015. At the time of visit, the partner of the said business firm was present. At that time, sample of Amoxtar-CV Dry Syrup from batch no. MSDS61, manufacturing date 12/2014 and expiry date 05/2016, manufactured by the present applicant no.01 was taken. Thereafter, on the next day i.e. on 21.05.2015, one sealed sample was sent for analysis to the Government Analyst, Mumbai. A report was received from the Government Analyst, Drug Control Laboratory, Mumbai, on 20.07.2015, stating that the said sample which was sent to the laboratory was not of standard quality.

3. Thereafter, then Drug Inspector, Shri U.B. Gharote issued notice on 28.07.2015, as contemplated under Section 18A of the Drugs and Cosmetics Act, 1940 [For the purpose of brevity, hereinafter referred to as "the said Act"], to M/s. Abhijeet Pharma. M/s. Abhijeet Pharma disclosed from where the product was purchased and the photocopy of the invoice bill was attached to its letter dated 29.07.2015. Thereafter, notice under Section 18A of the said Act was also given to one M/s. All Star Remidies, Jagadhari 135 003. M/s. All Star Remidies gave reply and disclosed that the product is being manufactured by the present applicant. They had also attested photocopy of the bill for their purchase. Thereafter, notice was further issued under Section 18A of the said Act to the present applicant. It is stated that the original accused no.04 is the approved analytical chemist of accused no.05 and he was responsible for testing of the drug. In fact, accused no.04 had declared that the said drug was of standard quality. It was then stated that accused nos.01 to 05 were responsible for the manufactured drug for distribution and then distributed the product which was not of standard quality. Hence, the complaint was filed on 04.03.2016, stating that the accused persons have contravened Sections 18(a)(i), 18(a) (vi), read with Section 16 of the Drugs and Cosmetics Act, which is made punishable under Section 27(d) read with Section 34 of the said Act.

4. After perusal of the complaint and the documents placed on record, the learned Chief Judicial Magistrate issued process against all the accused by his order dated 31.03.2016 and it was made returnable on 29.06.2016.

5. The applicants have contended that they had replied the notice that was issued to them and even before they could reply the said notice, already sanction to prosecute was obtained by the complainant which is not legal. Further, though report of the analyst was received by the complainant on 20.07.2015 and the reply which was given by the applicants was on 31.08.2015, yet the complaint was filed by the complainant intentionally belatedly on 04.03.2016. The complainant had every knowledge that the expiry date for the sample which was taken by the complainant was 05/2016. The learned Chief Judicial Magistrate did not consider the said fact and though the order of issuance of process was passed on 31.03.2016, the summons was made returnable on 29.06.2016. That was after the date of expiry of the drug. It has also been stated that on the first day of appearance as per the order, accused persons were not served and they were ultimately served and were required to appear before the concerned court on 03.07.2017. Therefore, the vital right of the applicants to get the sample reanalyzed and to challenge the report of the Government Analyst has been denied. It would be abuse of process of law, under such circumstance, to ask them to face the trial and therefore, they have prayed for quashing the entire proceedings.

6. A reply has been filed on behalf of non-applicant nos.01 and 02. The facts in the complaint have been again reiterated. It has been contended that after receipt of laboratory report on 05.08.15, notice under Section 25(2) and 23(4)(iii) of the said Act along with one part of sample to the applicant, an opportunity was given to challenge the report, if he wants, before Chief Judicial Magistrate, Dhule, by making an application within 28 days. Accordingly, the applicant replied to the said notice on 31.08.2015 and gave entire explanation and the reasons for sample being declared as not of standard. The applicant did not opt for challenging the report of Government Analyst and therefore, the applicant now cannot take advantage of the lapse of time.

7. Heard learned Advocate Mrs. R.S. Kulkarni, holding for learned Advocate Mr. S.S. Kulkarni, for the applicants. Also, heard learned Addl. Public Prosecutor Mr. S.P. Sonpawale for the non-applicants.

8. In order to cut short, I would like to say that both the parties have argued in respect of their respective contentions. Further, learned Advocate for the applicants has relied on the decision of the Hon'ble Supreme Court in the case of State of Haryana Vs. Brij Lal Mittal & others [AIR 1998 SC 2327], wherein it has been held that "the vicarious liability of a person for being prosecuted for an offence committed under the Act by a company arises if at the material time he was in-charge of and was also responsible to the company for the conduct of its business. Simply because a person is a director of the company it does not necessarily mean that he fulfills both the requirements." Further, under similar facts, this Court in the case of Anandkumar & others Vs. The State of Maharashtra & others [2017 ALL MR (Cri) 3236] has held that when complaint came to be filed just before expiry of shelf life of drug and it was nowhere averred in the complaint that the petitioners were responsible for objectionable drug and same was manufactured with their consent or production of said drug was attributed to any neglect on their part, then continuation of prosecution in such case would be mere formality. Therefore, in this case, the petitions were allowed and the accused persons were discharged.

9. Further, in the case of Medicamen Biotech Ltd. & another Vs. Rubina Bose, Drug Inspector [AIR 2008 SC 1939], Drug Inspector after receiving the test report from the Drugs Laboratory, declared the drugs as not conforming to the prescribed standards. The said report was denied by the accused persons and in that case also, the appellants were deprived of the right to have fourth sample tested from the Central Drugs Laboratory. In that case also, the complaint was filed a month short of the expiry date of the drug thereby making impossible to get the sample tested before its expiry. It was held that the appellants have been deprived of a valuable right under Section 25(3) and 25(4) of the Drugs and Cosmetics Act.

10. Further, in the case of Northern Mineral Ltd. Vs. Union of India (UOI) and another [AIR 2010 SC 2829], which was in fact, the case under the Insecticides Act, 1968, but the provisions are pari materia, it was held that Section 24(3) gives right to the accused to rebut the conclusive nature of the evidence of Insecticide Analyst by notifying its intention to adduce evidence in contravention of the report before the Insecticide Inspector or before Court where proceedings in respect of the samples is pending. On the date, notice was issued, there was no proceedings pending before any court. Then intention to adduce evidence was conveyed to the Inspector concerned. Under such circumstance, the Inspector was obliged to institute complaint forthwith, produce sample and request the court to send the sample for analysis. When this has not been done, it amounts to denying valuable right to the appellant and, therefore, in that case also, the criminal prosecution against the appellant therein was dismissed.

11. Further, in the similar facts, in the case of M.S. Theivendran & others Vs. The State of Maharashtra & others [2015 ALL MR (Cri) 1394], this Court has quashed and set aside the proceedings under the Drugs and Cosmetics Act, 1940.

12. It can be seen that the facts are very simple. Samples in this case were extracted on 20.05.2015. On the next day i.e. on 21.05.2015, one of the samples was sent for analysis. The report of the analyst was received by the complainant on 20.07.2015 wherein the drug was declared as not of standard quality. The complainant has not explained as to why the notices under Section 18A of the said Act were not sent to so many persons i.e. at least, some of the accused persons including the manufacturer whose name would have been on the product. After sending notice to the person from whom the sample was taken and his reply has been received, further recourse is taken. Ultimately, the notice was issued to the present applicants on 05.08.2015. It is stated to be along with original copy of test report and one sealed intact portion of the sample under Sections 25(2) and 23(4)(iii) of the said Act. Though the complainant had received the reply to the show cause notice wherein it was submitted by them that the product is of standard quality and then clear intention was made known to the complainant that they intend to challenge the report given by the government analyst.

13. Therefore, taking into consideration ratio laid down in the case of Northern Mineral Ltd. (supra), though that case was under the Insecticides Act, but the provision is pari materia. It was for the complainant to institute the complaint immediately and produce the sample with a request to the court to send the sample for analysis. It is to be noted that the reply was given to the show cause notice by the appellant on 31.08.2015. However, the complaint has been filed on 04.03.2016. The expiry of the sample extracted was 05/2016. Even on that day, if the complainant who would have presented the complaint itself ought to have pointed out the said fact to the learned Chief Judicial Magistrate and made a request to send the sample immediately or make the summons returnable before the period of expiry of the drug. No explanation has been given in the complaint, as to why inspite of receipt of notice reply dated 31.08.2015, the complaint was not filed immediately. On the contrary, it is stated in the complaint, that the controlling authority, Food & Drugs Administration, vide its letter dated 10.08.2015, had issued an order to enquire in the matter and launch a prosecution. That means, the sanction was obtained even before the reply was given by the applicants. The show cause notice was issued to the applicant on 05.08.2015 and the sanction was accorded on 10.08.2015. That means, within 05 days, the sanction has been obtained. As per the ratio laid down in the case of Northern Mineral Ltd. (supra), the valuable right of the appellant (in the present case, applicants) has been defeated and, therefore, the criminal prosecution against them is required to be dismissed.

14. On the similar lines, in the case of Anandkumar & others (supra) and in the case of M.S. Theivendran & others (supra), the vital right of the appellant to challenge the report of the Central Analyst and get the sample reanalyzed has been upheld. Further, as regards applicant no.02, who is accused no.01, it is not mentioned in the complaint that he was responsible for the daytoday affairs of the Company applicant no.01. Merely because he is designated as Director, he cannot be held vicariously liable and, therefore, the ratio laid down in the case of State of Haryana Vs. Brij Lal Mitt

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al & others (supra) would be applicable. 15. In Medicamen Biotech Ltd. & another (supra) also, the Hon'ble Supreme Court has upheld the right of the accused persons under Sections 25(3) and 25(4) of the said Act. Here, in this case also, while issuing order of process, the learned Chief Judicial Magistrate has not considered what was the expiry date of the product of which sample was taken. Further, it is also to be noted that though the summons was made returnable for the accused persons on 29.06.2016 (which was itself after the period of expiry), accused persons were not served. Much time has been consumed to serve the accused persons. When the applicants have been deprived of their vital right, it cannot be the empty formality to face the trial. It would be the abuse of process of law and, therefore, inherent powers of this Court under Section 482 of the Code of Criminal Procedure, 1973, deserve to be invoked in view of the decision of the Hon'ble Supreme Court in the case of State of Haryana & others Vs. Ch. Bhajan Lal & others [AIR 1992 SC 604]. 16. In the result, the application is allowed. The proceedings of Regular Criminal Case No. 0124 of 2016, pending before the Chief Judicial Magistrate, Dhule, is hereby quashed and set aside, as against the present applicants.
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