DEVIDAS WAMAN SHINKAR AND ORS. Vs. STATE OF MAHARASHTRA AND ANR.
LAWS(BOM)-2017-9-347
HIGH COURT OF BOMBAY
Decided on September 08,2017

Devidas Waman Shinkar And Ors. Appellant
VERSUS
State of Maharashtra And Anr. Respondents

JUDGEMENT

S.S.SHINDE,J. - (1.) Rule. Rule made returnable forthwith and heard finally with the consent of learned counsel appearing for the parties.
(2.) This Petition is filed with the following prayers: "C. By way of appropriate order or direction in the like nature, the impugned proceeding bearing No. 22/2017 filed by present respondent no.2 in the Court of learned District Sessions Court, Dhule under sections 406, 409, 417, 418, 420, 467, 468, 471, 120B and 34 of the Indian Penal Code and under sections 3 and 4 of the M.P.I.D. Act, may kindly be quashed and set aside. D. By way of appropriate order or direction in the like nature, the impugned order dated 28.02.2017 passed by the learned District and Sessions Judge, Dhule in proceeding bearing No.22/2017 filed by present respondent no.2 in the Court of learned Additional Sessions Court, Dhule under sections 406, 409, 417, 418, 420, 467, 468, 471, 120B and 34 of the Indian Penal Code and under sections 3 and 4 of the M.P.I.D. Act, may kindly be quashed and set aside. E. By way of appropriate order or direction in the like nature, the F.I.R. bearing Crime No. 14/2017 registered with Deopur Police Station in pursuance to the order dated 28.02.2017 passed by the learned District and Sessions Court, Dhule for the offence punishable under sections 406, 409, 417, 418, 420, 467, 468, 471, 120B and 34 of the Indian Penal Code and under sections 3 and 4 of the M.P.I.D. Act, may kindly be quashed and set aside."
(3.) Learned Senior counsel appearing for the petitioners submits that, initially, on 10th April, 2016, present respondent no.2 approached the Police Officer under section 154(1) of Code of Criminal Procedure, 1973 (for short Cr.P.C.) with a single allegation that, the accused while repaying the loan has availed concession/rebate on the rate of interest of loan. Thereafter, he filed the complaint under the provisions of Indian Penal Code bearing Criminal Misc. Application No.875/2016 in the Court of Judicial Magistrate, First Class at Dhule. Thereafter, the Judicial Magistrate, First Class vide its order dated 12th August, 2016 passed the order that, "I do think it necessary to send the case for investigation under section 156(3) of Cr.P.C., 1973. Hence put up for verification". He submits that, thereafter the Judicial Magistrate, First Class, vide its order dated 17th August, 2016 directed the complainant to lead evidence vide section 202(1) of Cr.P.C., 1973 Lastly, the Judicial Magistrate, First Class vide order dated 6th September, 2016 fixed the matter for argument. He submits that, on 21st December, 2016, the complainant has withdrawn the Criminal Complaint on the pretext that, he got more documentary evidence after inquiry under the Right to Information Act. As such, there is sufficient evidence against the accused for commission of an alleged offences, therefore, he had withdrawn the said complaint with permission to file a fresh complaint.;


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