RANJIT SINGH Vs. STATE OF HIMACHAL PRADESH
LAWS(HPH)-2021-5-8
HIGH COURT OF HIMACHAL PRADESH
Decided on May 06,2021

RANJIT SINGH Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents

JUDGEMENT

Chander Bhusan Barowalia,J. - (1.) The present bail application has been maintained by the petitioner, under Section 439 of the Code of Criminal Procedure seeking his release in case FIR No.07 of 2019, dated 2.10.2019, under Sections 420, 406, 467, 468, 471 and 120-B of the Indian Penal Code, registered in P.S. S.V. & ACB, Solan, H.P.
(2.) As per the averments made in the petition, the petitioner is innocent and has been falsely implicated in the present case. He is permanent resident of the place and neither in a position to tamper with the prosecution evidence nor in a position to flee from justice. No fruitful purpose will be served by keeping him behind the bars for an unlimited period, so he be released on bail.
(3.) Police report stands filed. The prosecution story, as emanates from the records, is that on 2.10.2019, a complaint of Shri Vikram Singh, addressed to AD & GP Vigilance, SV & ACB, has been received in Police Station against Subey Singh, Aman, Sushil, Sanjeev, Ranjit Singh (petitioner herein), Hardeep Barar and Sukhbir (M.D Hinduja Finance Company) alleging therein that some people are roaming in the area, who are inducing people of the area to get vehicles financed and vehicles will be engaged in Companies at Punjab and Haryana. They are cheating innocent people of the area and they got vehicles financed from different finance companies. Vehicles were taken to Punjab and Haryana, then vehicles were registered falsely in Punjab and Haryana. In the month of December, 2018, complainant met Subey Singh in Solan, who was accompanied by Aman alias Raman, Sushil and two other persons. Those persons told him that they used to get vehicles engaged in companies and that would fetch monthly income to the tune of '30,000/- to '35,000. He was also asked to get vehicle financed and was allured that all expenses including margin money would be paid by the company thereafter, vehicle would be engaged in some company or Government office on monthly rent and compromise deed would be executed and he would get monthly income. In the month of January, 2019, Raman alias Aman and Subey Singh telephonically asked him to bring his Adhar Card and PAN card. On 13.1.2019, at 7:00 a.m, he again received call of Raman, who disclosed that his vehicle is approved and delivery of vehicle would be taken today itself. The complainant refused, then Rakesh, employee of Cholamandlam Finance, Raman alias Aman, Susheel and Subey Singh, came in a vehicle bearing registration number of Punjab to Taar factory near his house and asked him either to get the vehicle delivered through Finance Company or to return '25,000/- of processing fee. On 13.1.2019, the complainant went with Raman alias Aman, Subey Singh and Rakesh to Goyal Motors at Deonghat and vehicle was delivered, they prepared his documents. They had taken his vehicle and he was given rupees one lac towards initial installments, which he deposited with Cholamandlam Finance Company. They told him that agreement would be made within one week. After one week, they again came, called him to Goyal Motors, obtained his signatures and took away original documents of the vehicle. He was told that agreement of all vehicles would be made in one day at Solan, when the requirement of their company of vehicles was satisfied. Then, he came to know that those persons are of criminal nature and earlier also committed fraud with many persons. He then contacted Hardeep Barar regarding registration of vehicle. He and Madhu Sharma were called to Panchkula, where stamp papers were purchased in their names and obtained signatures on blank stamp papers. Copies of their Adhar Card and PAN Card were also obtained. He was also told that this agreement with company would be made at Solan, but they had not come. When he made inquiry, he alongwith Madhu Sharma was called to Dharampur by Sukhbir and Hardeep Barar and his signatures were obtained on blank cheque being taken as security and assured to return the cheque after registration of the vehicle. When, he visited RLA Solan, for registration of vehicle on 4.9.2019, he was surprised to know from employees of RLA Office that his vehicle is already registered in Punjab, bearing registration No.PB-65AU9140, when he checked his mobile, he found message in that regard. He then contacted those persons and inquired regarding registration, asked them to bring the vehicle to Solan, then he was threatened. After that they again committed fraud with him, when he received message in his mobile and came to know that his cheaue of bearing No.754447, which was obtained by Sukhbir and Hardeep Brar from him fraudulently presented by one Vimal Kalra, for a sum of '8,75,000/-. He alleged that some other finance companies like Hinduja Finance are also involved in these transactions. In this regard, police also received complaints from Jaswant Singh, Madhu Sharma, Sohan Lal, Surender Singh against Subey Singh, Raman alias Aman, Sushil, Ranjit Singh, Hardeep Barar, Sukhbir, Sohan Lal and Rakesh employee of Cholamandlam and on verification, allegations were found correct. During investigation, on 3.10.2019, obtained record of the vehicles from companies from where delivery of vehicles was obtained. Police recovered one vehicle bearing No.HP-65T-2034 from Pinjore Kalka By-pass near Vegetable Market, Parwanoo, which was being driven by Amit Kumar. The vehicle was taken into possession. As per the documents, the vehicle was purchased in the name of Sohan Lal on 19.12.2018. It was disclosed by Amit Kumar, during interrogation that his real brother Aman, Ranjit Singh (petitioner herein), Pradeep and Vimal Kalra used to allure people in Himachal Pradesh that their vehicles would be engaged in companies and they would get monthly income and in lieu of that, got vehicles financed in their names, vehicles were taken to Punjab and Haryana with them by paying margin money and other expenses and thereafter vehicles were sold further to other persons. Thereafter, the investigation ensued and all the codal formalities were completed by the police. After completion of investigation, police presented the challan before the learned Trial Court. Lastly, it is prayed that the bail application of the petitioner be dismissed, as the petitioner is involved in a serious offence, and there is every possibility that in case at this stage he is enlarged on bail, he may flee from justice and tamper with the prosecution witnesses.;


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