SKODA AUTO VOLKSWAGEN INDIA PRIVATE LIMITED Vs. STATE OF UTTAR PRADESH
LAWS(SC)-2020-11-36
SUPREME COURT OF INDIA
Decided on November 26,2020

Skoda Auto Volkswagen India Private Limited Appellant
VERSUS
STATE OF UTTAR PRADESH Respondents


Referred Judgements :-

STATE OF HARYANA VS. BHAJAN LAL [REFERRED TO]
S M DATTA VS. STATE OF GUJARAT [REFERRED TO]
EMPEROR VS. KHWAJA NAZIR AHMAD [REFERRED TO]



Cited Judgements :-

MD. ABDUL ALEEM FAROOQI VS. STATE OF TELANGANA [LAWS(TLNG)-2021-7-15] [REFERRED TO]
ALIKANTI SRUJAN VS. STATE OF TELANGANA [LAWS(TLNG)-2021-8-82] [REFERRED TO]
RAMESH KUMAR M. VS. STATE OF TELANGANA [LAWS(TLNG)-2021-7-42] [REFERRED TO]
WHATSAPP LLC VS. COMPETITION COMMISSION OF INDIA [LAWS(DLH)-2022-8-86] [REFERRED TO]
AJAY KUMAR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-4-56] [REFERRED TO]
KANCHERLA RAVINDRANATH VS. STATE OF TELANGANA [LAWS(TLNG)-2021-6-57] [REFERRED TO]
A.SREENIVASA REDDY VS. RAKESH SHARMA [LAWS(TLNG)-2022-6-52] [REFERRED TO]
NATIONAL STOCK EXCHANGE OF INDIA LIMITED VS. STATE OF TELANGANA [LAWS(TLNG)-2022-4-105] [REFERRED TO]
DR.K.ANIL KUMAR, HYDERABAD VS. SECY., HOME DEPT [LAWS(TLNG)-2021-9-70] [REFERRED TO]
GOTTIPATI CHANDRA SEKHAR VS. STATE OF TELANGANA [LAWS(TLNG)-2021-9-55] [REFERRED TO]
MADHUBHAI VIRJIBHAI DHANANI VS. STATE OF GUJARAT [LAWS(GJH)-2022-4-859] [REFERRED TO]
SMR BUILDERS PRIVATE LIMITED VS. STATE OF TELANGANA [LAWS(TLNG)-2021-7-212] [REFERRED TO]
MD.KHASIM VS. STATE OF TELANGANA [LAWS(TLNG)-2021-7-2] [REFERRED TO]


JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)Aggrieved by the refusal of the High Court to quash a First Information Report (FIR for short) registered against them for the offences punishable under Sections 34, 471, 468, 467, 420, 419 and 406 IPC, the petitioner has come up with the above Special Leave Petition.
(2.)We have heard Dr. Abhishek Manu Singhvi, learned senior counsel appearing for the petitioner. Mr. Maninder Singh, learned senior counsel appears for the 3rd Respondent, who is the de facto complainant.
(3.)The petitioner is a Company headquartered in Pune and is engaged in the business of manufacture, import and sale of passenger vehicles in India. It is claimed that the petitioner has been formed by the amalgamation of three Companies by name Skoda Auto India Private Limited, Volkswagen India Private Limited and Volkswagen Group Sales India Private Limited. The petitioner claims that they are responsible for the business operations of five automobile brands namely, Skoda, Volkswagen, Audi, Porsche and Lamborgini.
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