PRATIMA SHARMA Vs. CARTEL FINANCE AND INVESTMENTS PVT LTD
LAWS(DLH)-2007-10-264
HIGH COURT OF DELHI
Decided on October 24,2007

PRATIMA SHARMA Appellant
VERSUS
CARTEL FINANCE AND INVESTMENTS PVT.LTD. Respondents

JUDGEMENT

PRADEEP NANDRAJOG, J. - (1.) Petitioner has been summoned to face trial for an offence under Section 138 of the Negotiable Instruments Act 1881 read with Section 141 thereof.
(2.) It is not in dispute that the petitioner and Ramesh Bareja are the only 2 partners of the firm M/s.Forgewell Engineering Corporation. It is also not in dispute that the petitioner is not shown as a sleeping partner of the firm as per the partnership deed.
(3.) It is also not in dispute that the cheques forming subject matter of the complaints were issued from the account of the firm M/s.Forgewell Engineering Corporation. It is also not in dispute that the cheques were not honoured by the banker on whom the cheques were drawn.;


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