SONA GOYAL Vs. VIPUL NAGPAL
LAWS(RAJ)-2019-1-101
HIGH COURT OF RAJASTHAN (AT: JAIPUR)
Decided on January 10,2019

Sona Goyal Appellant
VERSUS
Vipul Nagpal Respondents

JUDGEMENT

KANWALJIT SINGH AHLUWALIA,J. - (1.) The present petition has been filed under Section 482 Cr.P.C. praying that the condition imposed by the trial court to accept bail bond qua bailable offence since defeat the very object, be modified and the petitioner be released upon furnishing personal bail bond.
(2.) Briefly stated, M/s. Shakthi Sona Solar Electric Limited (hereinafter called as 'the Company') had issued two cheques in favour of the respondent Vipul Nagpal. The petitioner Sona Goyal is stated to be the Director of the Company. The cheques issued by the petitioner company, on presentation bounced. The amount of two cheques issued by the Company comes to Rupees Twenty Two Crores and Eighty Lakhs. The complainant/respondent on return of the cheques instituted Criminal Complaint No.1525/2017 for prosecution of the petitioner and another co-accused of the petitioner for offence under Section 138 of Negotiable Instruments Act.
(3.) Upon appearance of the petitioner, the trial court on 13.11.2018 ordered that the petitioner should furnish personal bail bond of Rupees Four Crores alongwith duly verified surety of the similar amount. The relevant portion of the order dated 13.11.2018 passed by the trial court reads as under:- ...[VARNACULAR TEXT UMITTED]... ;


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