PRADEEP KUMAR GROVER Vs. J AND K BANK LIMITED
LAWS(J&K)-2006-7-1
HIGH COURT OF JAMMU AND KASHMIR
Decided on July 25,2006

PARDEEP KUMAR GROVER Appellant
VERSUS
JAMMU AND KASHMIR BANK LIMITED. Respondents

JUDGEMENT

- (1.) Petitioners have invoked the jurisdiction of this Court in terms of Section 561-A, Criminal Procedure Code for quashing the orders dated 12th June, 2002 passed by learned Chief Judicial Magistrate, Srinagar, in the complaint titled as Jammu and Kashmir Bank Limited v. Pardeep Kumar Grover and another and order dated 6th October, 2003 passed by Principal Sessions Judge, Srinagar in the revision petition titled as Pardeep Kumar Grover and another v. Jammu and Kashmir Bank Limited, on the grounds taken in the petition.
(2.) Heard. Perused. Considered.
(3.) The exercising of powers under Section 561-A, Cr. P. C. is an exception and not the rule. This provision of law does not confer any new powers on the High Court. It prescribes following three circumstances under which inherent jurisdiction can be exercised by the High Court :- 1) to give effect to an order under the Code; 2) to prevent abuse of the process of Court; and 3) to otherwise to secure the ends of justice.;


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