DILIP RANJAN DASS Vs. RENUKE SENGUPTA
LAWS(CAL)-1983-12-21
HIGH COURT OF CALCUTTA
Decided on December 21,1983

DILIP RANJAN DASS Appellant
VERSUS
RENUKE SENGUPTA Respondents

JUDGEMENT

Manoj Kumar Mukherjee, J - (1.) The opposite party Smt. Renuka Mukherjee filed a complaint against the petitioner in the Court of the SubDivisional Judicial Magistrate, Asansol. In the complaint, the complainant alleged inter alia, as follows:
(2.) The complainant was appointed distributor, in respect of cosmetic articles manufactured by the petitioner, for certain parts of the District of Burdwan. Against the products supplied by the accused, the complainant paid him in cash from time to time. During the continuance of the business, their relationship became strained and ultimately, they entered into an agreement, whereby the petitioner undertook to pay a sum of Rs. 15,872/- to the complainant in settlement of their claims and counter-claims. In terms of the said agreement, the petitioner went to the residence of the complain ant at Asansol on August 20.1980 and handed over to her three cheques one dated 11.9.80 for Rs. 5.000/-, another dated 30.9.80 for Rs. 5.000/- and another dated 15.10.80 for Rs. 5.872/- covering the entire agreed amount of Rs. 15,872/-. According to the complainant at the time the cheques were handed over, the petitioner induced her to sign a typed letter purported to be a receipt acknowledging full settlement of the dues receivable from the petition. While the first cheque was honoured, the other two cheques were dishonoured, as in the meantime the petitioner had intimated the Bank to stop payment of the other two cheques.
(3.) On the aforesaid allegations, the complainant averred that the petitioner committed offences under section 420 and 406 IPC.;


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