NANDKISHORE Vs. STATE
LAWS(RAJ)-1952-5-32
HIGH COURT OF RAJASTHAN
Decided on May 17,1952

NANDKISHORE Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.)HEARD the parties.
(2.)NAUDKISHORE (accused-applicant) stands convicted under Sections 420/109 and 471/468, Penal Code, and. sentenced in the aggregate to undergo two years' rigorous imprisonment and to pay a line of Rs. 1000.
(3.)THE facts of the case are that one Rajkumar is said to have cheated the complainant Shankerlal and his father Ghisalal of Nasirabad find extracted from them a sum of about Rs. 6000 by falsely representing to them that lie was a big sugar merchant at Bijnor doing business under the name and style of M/s. Surajprakash Rajkumar, that he was also an agent of the Ajudhya Sugar Mills at Raja-ka-Sahaspur, that he had a railway receipt for 200 bags of sugar consigned to self from Raja-ka-Sahaspur, to Ajmer and that ho was prepared to transfer the goods to them for sale on commission basis. They agreed to this, and paid the amount in question to Rajkumar by means of a bank-draft. It was alleged by the prosecution that Nandkishoro was with Rajkumar at the time of the alleged cheating and acted as 'munim' of. Rajkumar and that Rajkumar and Nandkishore were members of a criminal conspiracy to cheat Shankerlal. When subsequently the complainant did not receive the goods enquiries were made by him, and it was found out that the railway-receipt was a forged one, that the transaction was altogether a bogus one and that ho had been cheated. The matter was reported to the Police, who investigated the casa and challaned the accused-applicant.


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