PADALA VEERA VENKATA SATYANARAYANA REDDY Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-2-20
HIGH COURT OF ANDHRA PRADESH
Decided on February 12,2019

PADALA VEERA VENKATA SATYANARAYANA REDDY Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

NATIONAL INSURANCE COMPANY LIMITED V. SEEMA MALHOTRA AND OTHERS [REFERRED TO]
FIRM GOPAL CO. LTD. V. FIRM HAZARI LAL AND CO. [REFERRED TO]
GIRDHARI LAL RATHI VS. P T V RAMANUJACHARI [REFERRED TO]
AMIT DESAI VS. SHINE ENTERPRISES [REFERRED TO]
A YESUBABU VS. D APPALA SWAMY [REFERRED TO]
RAKESH AGARWAL VS. K. NARASIMHA RAO AND STATE [REFERRED TO]


JUDGEMENT

T.RAJANI, J. - (1.)Since the subject-matter of these petitions are one and the same, these petitions are being disposed of by this common order.
(2.)These petitions are filed seeking for quash of the proceedings against the respective petitioners in CC Nos. 250, 255 and 254 of 2018 on the file of the Court of IV Special Magistrate, Visakhapatnam and CC No. 1346 of 2017 on the file of the Court of I Additional Chief Metropolitan Magistrate at Visakhapatnam and CC Nos. 681 and 644 of 2017 on the file of the Court of II Additional Chief Metropolitan Magistrate at Visakhapatnam respectively. The offences alleged are under Sections 138 and 142 of the Negotiable Instruments Act, 1881.
(3.)For the sake of convenience, the respective petitioners and the respective complainants i.e., the 2nd respondent in these petitions will be referred to as 'petitioners' and 2nd respondent' respectively.
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