STATE Vs. HARIDAS MUNDRA
LAWS(CAL)-1970-6-17
HIGH COURT OF CALCUTTA
Decided on June 16,1970

STATE Appellant
VERSUS
HARIDAS MUNDRA Respondents

JUDGEMENT

S.K.Mukherjea, J. - (1.) The question which arises for determination in this case is whether the High Court in its revisional jurisdiction is competent to interfere with an order passed by a Judge of the High Court in the exercise or its original criminal jurisdiction. If it is, a further question arises whether in the facts of this case, the order of the learned Judge discharging the accused from his bail bond should be set aside.
(2.) The accused Haridas Mundhra was the Chairman of the Board of Directors of Richardson and Cruddas Ltd., and the managing director of its Managing Agents S. B. Industrial (Private) Ltd. He was being tried in the High Court Sessions on three counts of offences, under Section 418, Section 465 read with Section 471, and Section 477-A of the Indian Penal Code. It was alleged that as a director of Richardson and Cruddas Ltd. and as the managing director of Section B. Industrial Development Company (Private) Ltd., he cheated Richardson and Cruddas Ltd., in the sum of Rupees 10,60,900/- by dishonestly using two forged bills of Indian Machine Tools Company Ltd., a fictitious company, as genuine and by abetting the making of false entries in certain books of accounts of the said Richardson and Cruddas Ltd., as described in the second and third counts of offence with the knowledge that he was thereby likely to cause wrongful loss to the said company whose interest in the transaction to which the cheating relates he was bound in law to protect.
(3.) The second count of offence alleged that in his aforesaid capacities the accused used as genuine those forged bills for Rupees 4,12,000/- and Rs. 6,48,900/- respectively which he knew or had reason to believe, at the time ho used them, to be forged documents.;


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