O VENKATANARAYANA Vs. POLINATI VENKATESWARA RAO
LAWS(APH)-2019-8-11
HIGH COURT OF ANDHRA PRADESH
Decided on August 20,2019

O Venkatanarayana Appellant
VERSUS
Polinati Venkateswara Rao Respondents


Referred Judgements :-

DAMODAR S PRABHU VS. SAYED BABALAL H [REFERRED TO]


JUDGEMENT

U. Durga Prasad Rao, J. - (1.)The complainant-respondent is present and identified by his counsel Mrs. S.Samantha. The revisional petitioner is in jail. He is represented by his counsel Sri S.R.Sanku.
(2.)The complainant filed C.C.No.26 of 2016 before the Principal Junior Civil Judge, Palakol, West Godavari District, under Section 138 r/w 142 of the Negotiable Instruments Act (for short "N.I Act") on the allegation that cheque for Rs.5,60,000/- dated 19.09.2015 issued by the accused towards part payment of the pronote debt was bounced back. The accused contested the matter. The trial Court by its judgment dated 31.01.2017 convicted the accused and sentenced him to undergo simple imprisonment for one year and to pay a fine of Rs.10,000/-, in default to suffer simple imprisonment for a period of ninety days.
(3.)Aggrieved, the accused preferred Criminal Appeal No.56/2017 before the learned X Additional District & Sessions Judge, Narsapur, and the same was dismissed by judgment dated 08.08.2019 by confirming the judgment dated 31.01.2017 passed by the trial Court. Against the same, the accused preferred the instant Crl.R.C.No.891 of 2019.
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