SHANTI KRUSHI SEVA KENDRA THE THROUGH ITS PROPRIETOR PRAVIN S/O VASANTRAO DHONE Vs. THE VIDARBHA COOPERATIVE MARKETING SOCIETY LIMITED
LAWS(BOM)-2017-7-82
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on July 18,2017

Shanti Krushi Seva Kendra The Through Its Proprietor Pravin S/O Vasantrao Dhone Appellant
VERSUS
The Vidarbha Cooperative Marketing Society Limited Respondents

JUDGEMENT

- (1.) Rule. Rule is made returnable forthwith. Heard finally by consent of learned counsel appearing for the parties.
(2.) The present application is filed by original accused. Non-applicant No.1 is original complainant. A proceeding for the offence punishable under Section 138 of the Negotiable Instruments Act, 1881 was initiated against the present applicant vide Summary Criminal Case No.3386 of 2004 before learned Judicial Magistrate First Class, Court No.3 at Akola. Vide judgment and order of conviction dated 17.9.2016, learned Magistrate convicted the present applicant and directed that he should suffer simple imprisonment for 6 months and also directed to pay Rs.4,00,000/- towards compensation.
(3.) The applicant feeling aggrieved thereby, preferred an appeal before learned Sessions Judge at Akola. The said criminal appeal came to be registered as Criminal Appeal No.150 of 2016. In the said appeal, an application for suspension of substantive jail sentence and for grant of bail was filed. The said application is at Exhibit 5. Learned Additional Sessions Judge at Akola on 15.10.2016 allowed the said application on a condition that the applicant should deposit cheque amount of Rs.3,23,772-10 till next date.;


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