S SARALA VANDANAM Vs. POLURU BALA VENKATA RAMANA AND ANOTHER
LAWS(APH)-2019-1-7
HIGH COURT OF ANDHRA PRADESH
Decided on January 30,2019

S Sarala Vandanam Appellant
VERSUS
Poluru Bala Venkata Ramana And Another Respondents




JUDGEMENT

T.Rajani - (1.)This petition is filed seeking to set aside the order, dated 19-4-2018, passed in Crl.R.P.No. 11 of 2018 by the court of Principal Sessions Judge, Kurnool, by virtue of which the court allowed the revision, which was preferred against the order, dated 6-3-2018, passed in Crl.M.P.No. 552 of 2018 in C.C.No.562 of 2011 on the file of the court of Judicial Magistrate of First Class, Special Mobile Court, Kurnool, by virtue of which the Magistrate dismissed the petition filed by the respondent therein, which is the State represented by the Station House Officer, under Section 319 Cr.P.C. to issue summons to the proposed accused, who is the present petitioner.
(2.)Heard the counsel for the petitioner and the Public Prosecutor appearing for the respondent.
(3.)The counsel for the petitioner submits that the present petitioner, who is the proposed accused, was figured as L.W.6 in the charge sheet filed against the accused therein and a perusal of the order of the trial court shows that the material on record was perused by the lower court and it records that admittedly enquiry was conducted by the Deputy Registrar, Kurnool, dated 12-1-2015, and a detailed report was filed after the said enquiry and, at paragaraph 11, a clean chit was given to the present petitioner stating his role was not there in the misappropriation of funds in the SC Corporation. It also reveals that the accused misappropriated an amount of Rs. 29,50,000/- out of the funds of SC Corporation and also other employees.
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