SURESH Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-12-425
HIGH COURT OF BOMBAY
Decided on December 11,2020

SURESH Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

Amit B. Borkar, J. - (1.) This application under Section 482 of the Code of Criminal Procedure, 1973 (Cr.P.C.) lays challenge to the registration of First Information Report (FIR) dated 20.03.2013 registered at City Police Station, Chandrapur, vide Crime No.77/2014 for offences punishable under Sections 420 and 468 of the Indian Penal Code (IPC). The applicant being aggrieved by continuation of the above proceedings, prays for quashing thereof.
(2.) The prefatory facts would be necessary to comprehend better the issues involved and rival contentions:- The case of the applicant in substance is that, the applicant was working as Shop Inspector with Municipal Council, Chandrapur. On 20.03.2014, the complainant lodged a report with the nonapplicant No.1 - Police Station alleging that Shop No.81 of Municipal Council was leased out to her uncle - Muralidhar Shukla and he was carrying out his business in the name of 'Asha Watch Company' and after his death, she entrusted the affairs of said shop to Sushil Tiwari. One Aadesh Tiwari had applied for the issuance of license of the shop and the applicant in connivance with Aadesh issued license in his name. It is alleged that license was issued in the name of Aadesh Tiwari as Proprietor of 'Asha Watch Company' by intentionally changing earlier license of 'Asha Watch Company'. Though the applicant is legal representative of the owner of the said shop, Adesh Tiwari is illegally using the said shop. On 26.12.2008, Aadesh Tiwari in connivance with the applicant prepared forged license in the name of Aadesh Tiwari as owner of the said shop by falsely claiming that original license has been lost. Therefore, the non-applicant No. 2 filed FIR with the non-applicant No. 1 bearing Crime No. 77/2014 on 20.03.2014.
(3.) The applicant has therefore, filed the present application invoking power of this Court under Section 482 of the Cr.P.C. In substance, the case of the applicant is that registration of the FIR against the applicant is abuse of process of Court. The change in register took place on 14.2.2003 by earlier Shop Inspector and it bears signature of the then Shop Inspector. In the year 2003, the applicant was not in charge of the said post. The applicant has continued earlier notings and therefore, no forgery is committed by the applicant.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.