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M/s. Gurulakshmi Food Products, Guntur v/s The State of AP, through K. Narasimha, Food Inspector, Guntur District, rep. by the Public Prosecutor, Hyderabad


Company & Directors' Information:- B. P. FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15311MP1994PTC032994

Company & Directors' Information:- S P P FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15412DL2004PTC128666

Company & Directors' Information:- HYDERABAD FOOD PRODUCTS PVT LTD [Active] CIN = U15110TG1984PTC005184

Company & Directors' Information:- J S FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15314OR1991PTC002964

Company & Directors' Information:- H R B FOOD PRODUCTS PVT LTD [Active] CIN = U15146WB1988PTC045281

Company & Directors' Information:- V D FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15400DL2012PTC231717

Company & Directors' Information:- P R FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1989PTC030483

Company & Directors' Information:- S S FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15310MH2003PTC142530

Company & Directors' Information:- B K FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15312OR1996PTC004541

Company & Directors' Information:- O H P FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U52205DL1999PTC100269

Company & Directors' Information:- K V FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15122DL2007PTC162739

Company & Directors' Information:- K. C. FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15431JK1982PTC000554

Company & Directors' Information:- K I C FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15316DL1979PTC009757

Company & Directors' Information:- R B FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15313DL2010PTC202753

Company & Directors' Information:- R K B FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15490KL2013PTC033500

Company & Directors' Information:- S K G FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15419UP1991PTC013771

Company & Directors' Information:- B H FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15134DL1997PTC084273

Company & Directors' Information:- N S FOOD PRODUCTS PVT LTD [Strike Off] CIN = U15412WB1992PTC055591

Company & Directors' Information:- H N FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15146UP1990PTC011540

Company & Directors' Information:- V K FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15412UP1988PTC010023

Company & Directors' Information:- AP PRODUCTS PRIVATE LIMITED [Active] CIN = U15549TG2020PTC144213

Company & Directors' Information:- B M FOOD PRODUCTS PVT LTD [Strike Off] CIN = U15419WB1993PTC060386

Company & Directors' Information:- I K FOOD PRODUCTS PVT LTD [Strike Off] CIN = U15412WB1991PTC051852

Company & Directors' Information:- S S V FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15499AP1982PTC003547

Company & Directors' Information:- S Q P FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15100MH2003PTC139217

Company & Directors' Information:- F S FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15311MH2000PTC126031

Company & Directors' Information:- Z K FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15400MH2010PTC209818

Company & Directors' Information:- M B S FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U01112WB2003PTC096375

Company & Directors' Information:- N D FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15131DL2002PTC115754

Company & Directors' Information:- C K M FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909KL1998PTC012358

Company & Directors' Information:- G S C FOOD PRODUCTS PVT LTD [Strike Off] CIN = U15316WB1985PTC038398

Company & Directors' Information:- A K G FOOD PRODUCTS PVT LTD [Under Liquidation] CIN = U15412WB1990PTC049789

Company & Directors' Information:- J M D FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15419DL1998PTC097578

Company & Directors' Information:- L K FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15200TG2016PTC103411

Company & Directors' Information:- FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15431JK1966PTC000304

Company & Directors' Information:- R R FOOD PRODUCTS PRIVATE LIMITED [Active] CIN = U15490PN2015PTC154753

Company & Directors' Information:- A N FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15400TG2013PTC091969

Company & Directors' Information:- R V S K FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15490DL2012PTC245851

Company & Directors' Information:- K G Y FOOD PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U15400KA1984PTC005909

Company & Directors' Information:- FOOD PRODUCTS (INDIA) PVT. LTD. [Strike Off] CIN = U15311HR1994PTC032356

Company & Directors' Information:- M K FOOD PRODUCTS PVT LTD [Strike Off] CIN = U15209DL1979PTC009924

    Criminal Petition No.1070 of 2007

    Decided On, 02 February 2010

    At, High Court of Andhra Pradesh

    By, THE HONOURABLE MR. JUSTICE SAMUDRALA GOVINDARAJULU

    For the Petitioner: V. Ramchander Goud, Advocate. For the Respondent: Public Prosecutor.



Judgment Text

1) This petition is filed by the 2nd accused under Section 482 Cr.P.C for quashing proceedings in C.C. No.211/2002 on the file of Judicial Magistrate of the First Class, Vinukonda relating to offence punishable under Section 16(1)(a)(i) of the Prevention of Food Adulteration Act, 1954 (in short, the Act).


2) In this case, the Food Inspector, Guntur purchased sealed sample packets of Karam (chilli powder) from A-1?s kirana shop at Karumanchi village. A-2 is stated to have manufactured, packed and distributed the same for sale to the public. When sent to public analyst, report of analysis was received to the affect that the sample does not conform to standards of total ash and contains about 8.1 percent of common salt and is therefore adulterated. After obtaining necessary sanction, the food inspector filed complaint in the lower Court against A-1 and A-2.


3) Sample packets were purchased by the Food Inspector in A-1?s shop on 19.03.2000. One of the sample packets was dispatched to the public analyst for analysis on 21.03.2000. Report of the public analyst is dated 19.04.2000. Sanction for launching prosecution was issued by the Director on 01.05.2002. Complaint was filed by the Food Inspector in the lower Court on 20.06.2002. Thereafter the Food Inspector served copy of public analyst report along with notice under Section 13(2) of the Act to the accused informing their right to send second sample to Central Food Laboratory for second report by way of challenging the first report. Thus, notice under Section 13(2) of the Act enclosing public analyst report was served on the petitioner more than 27 months of obtaining sample packet by the food inspector from A-1?s shop. Shelf life of any food product like chilli powder is only six months from date of its preparation or packing. By the time the food inspector gave notice under Section 13(2) of the Act to the accused, shelf life of the second sample expired long back. Therefore, it would be futile exercise of right of the accused to send second sample for analysis to the Central Food Laboratory, because the second sample is not fit for analysis after more than 27 months of its purchase.


4) In similar circumstances, this Court time and again held that the accused would be entitled for out right acquittal because he had lost his valuable defence of obtaining second opinion from Central Food Laboratory to prove that report of the public analyst is not correct (vide Grandhi Subba Rao V. State of A.P (unreported decision dated 21.06.2006 in Crl.P. No.2982 of 2005). Naresh Kumar Kedia V. Director, Institute of Preventive Medicine 2006(1) FAC 104, Konda Suryanarayana V. State of A.P 2006(1) FAC 157 and Vinod Namviar V. State of A.P 2006(1) FAC 235. Thus, on this ground alone the criminal case in the lower Court against the petitioner/A-2 is liable to be quashed. In that view of the matter, it may not be necessary for this Court to discuss in detail the alleged contraventions of Section 11(4) and 14(2) of the Act in this case.


5) Before parting with this case, I would like to comment on bureaucratic delays in giving sanction for prosecution in food adulteration cases. Even though the food inspector and the public analyst are prompt in their duties, the sanctioning authority is taking unduly long time for passing sanction for prosecution against the culprits, for reasons best known to the sanctioning authority. It is not known whether such avoidable delay occasioned with a view to help the culprits or whether such delay was only due to bureaucratic red-tapism. If such attitude is not discontinued by the sanctioning authority, then it would be futile for the food inspectors to book cases against culprits who are selling and manufacturing adulterated food items. By the time of granting of sanction order for prosecution, shelf life of the sample food comes to an end and the culprit would walk away from the criminal justice system on technical grounds even after prima facie committing the offence. In order to plug this loophole in the Act, as an alternative, framers of law may consider passing of an amendment by deleting the words ?after the institution of prosecution? occurring in Section 13(2) of the Act, so that the local (health) authority who is the food inspector will be able to serve notice under Section 13(2) of the Act along with copy of the public analyst report to the proposed accused i.e., seller, manufacturer etc., at an early date even during subsistence shelf life of the food item in respect of which sample was obtained, so that the pr

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oposed accused will have opportunity to challenge report of the public analyst by way of taking steps to send second sample to Central Food Laboratory for analysis and report. If any of the above two alternatives are not complied with, then the Act though remains in the state book, becomes functionless. 6) In the result, the petition is allowed quashing proceedings in C.C. No.211/2002 on the file of Judicial Magistrate of the First Class, Vinukonda in so far as the petitioner/A-2 is concerned.
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