GANGA CONTRACTS AND PROJECTS LTD Vs. STATE OF DELHI
LAWS(DLH)-2007-7-47
HIGH COURT OF DELHI
Decided on July 26,2007

GANGA CONTRACTS AND PROJECTS LTD Appellant
VERSUS
STATE Respondents

JUDGEMENT

S.Ravindra Bhat, J. - (1.) None present for the petitioner. On the last date of hearing, the matter was adjourned on account of bereavement in the family of the petitioner's counsel.
(2.) In these proceedings under Section 482 Cr.P.C. a quashing order in respect of the criminal complaint filed by the second respondent (hereafter referred to as the "complainant") who alleged that the petitioner had committed offences punishable under Section 138, Negotiable Instruments Act (hereafter "the Act") has been sought.
(3.) The complainant approached the criminal Court alleging that cheques issued by the present petitioner some time in 2001, were dishonoured. Complaint proceedings were initiated; the Metropolitan Magistrate issued a summoning order. In the course of those proceedings (being complainant No. 397/1/2) the parties apparently arrived at a compromise and settlement. In terms of the settlement, fresh cheques were issued by the present petitioner to the complainant. However, those cheques upon presentation too were dishonoured. The Court, therefore, recorded the factum of settlement and dismissed the complaint case No. 397/1/02.;


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