PARMOD KUMAR BAJAJ & ANR. Vs. STATE OF MAHARASHTRA & ANR.
LAWS(DLH)-2007-7-338
HIGH COURT OF DELHI
Decided on July 18,2007

Parmod Kumar Bajaj And Anr. Appellant
VERSUS
State of Maharashtra And Anr. Respondents

JUDGEMENT

S. Ravindra Bhat, J. - (1.) Issue notice. Mr. Pawan Sharma, learned APP accepts notice and states that the application can be disposed off at this stage.
(2.) The applicants seek anticipatory bail. They are accused of having committed offences under Sections 408/411/467/471/385/34 IPC read with 120B IPC. It is submitted by learned counsel that the claim in these proceedings would be limited to a request for transit bail for a limited period.
(3.) It is contended that the applicant has filed a suit in this Court against the complainant and the Court, by its order restrained the complainant from selling the property in question. It was contended that the complainant did not comply with the injunction and still proceeded to transfer the property. Upon that, this Court had further restrained the purchaser from receiving the amount. Learned counsel also relied upon certain criminal proceedings by which the applicant has filed a complaint alleging commission of offences punishable under Sections 138 and 142 of Negotiable Instruments Act being Criminal Complaint No. 1647/1 of 2007 pending before the Metropolitan Magistrate.;


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