P. SATHYAVATHY Vs. K. S. GARMENTS
LAWS(MAD)-2020-12-503
HIGH COURT OF MADRAS
Decided on December 22,2020

P. Sathyavathy Appellant
VERSUS
K. S. Garments Respondents

JUDGEMENT

R.Pongiappan,J. - (1.) This Criminal Original Petition has been filed praying to call for the records pertains to the private complaint in STC.No.3174 of 2019 on the file of the learned Judicial Magistrate No.I, Tiruppur and quash the same, as far as the petitioners are concerned, as illegal.
(2.) Heard Mr.K.J.Parthasarathy, learned counsel appearing for the petitioners and Mr.V.Vijayakumar, learned counsel appearing for the respondent.
(3.) The above referred case has been filed by the respondent / complainant against M/s.Victory Associates, who is arrayed as first accused firm and against the partners, who are arrayed as accused 2 to 5 and the petitioners being the accused 2 to 5 in the said case has filed this Criminal Original Petition, for the relief stated supra.;


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