RANGABASHYAM Vs. RAMESH
LAWS(MAD)-2019-7-439
HIGH COURT OF MADRAS
Decided on July 23,2019

Rangabashyam Appellant
VERSUS
RAMESH Respondents

JUDGEMENT

- (1.) This petition has been filed seeking to call for the records on the file of Judicial Magistrate No.I, Villupuram in C.C.No.550 of 2012 and quash the proceedings.
(2.) An interesting issue has come up for consideration before this Court. The question involved in this case is whether an unregistered Partnership Firm can also be brought within the purview of Section 141 of the Negotiable Instruments Act, and in such cases whether the Partnership Firm must be made as an accused along with the other partners, in order to maintain a complaint for an offence under Section 138 of the Negotiable Instruments Act ?
(3.) The brief facts of the case are that the respondent has filed a complaint against the petitioners for an offence under Section 138 of the Negotiable Instruments Act on the ground that he was a partner in the firm named as 'Laxmi Agencies' and he was compelled to retire from the Partnership Firm. There were certain amounts due and payable to the respondent and towards the discharge of the said liability, the accused persons namely the petitioners issued a cheque for a sum of Rs.3,00,000/- (Rupees three lakhs only). The said cheque was dishonored on the ground of in-sufficiency of funds and after the issuance of the statutory notice, the respondent proceeded to file a complaint against the petitioners.;


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