K. JAGADISH Vs. UDAYA KUMAR G.S.
LAWS(SC)-2020-1-124
SUPREME COURT OF INDIA
Decided on January 10,2020

K. Jagadish Appellant
VERSUS
Udaya Kumar G.S. Respondents


Referred Judgements :-

RAJESH BAJAJ VS. STATE NCT OF DELHI AND OTHERS [REFERRED TO]
PRATIBHA RANI VS. SURAJ KUMAR [REFERRED TO]
STATE OF HARYANA VS. BHAJAN LAL [REFERRED TO]
TRISUNS CHEMICAL INDUSTRY VS. RAJESH AGARWAL [REFERRED TO]
KAMALADEVI AGARWAL VS. STATE OF WEST BENGAL [REFERRED TO]
R KALYANI VS. JANAK C MEHTA [REFERRED TO]



Cited Judgements :-

ANJU KHANNA VS. STATE OF NCT OF DELHI [LAWS(DLH)-2020-12-36] [REFERRED TO]
ANJU KHANNA VS. STATE OF NCT OF DELHI [LAWS(DLH)-2020-12-36] [REFERRED TO]
A P MAHESH COOPERATIVE URBAN BANK SHAREHOLDERS WELFARE ASSOCIATION VS. RAMESH KUMAR BUNG [LAWS(SC)-2021-7-21] [REFERRED TO]
A P MAHESH COOPERATIVE URBAN BANK SHAREHOLDERS WELFARE ASSOCIATION VS. RAMESH KUMAR BUNG [LAWS(SC)-2021-7-21] [REFERRED TO]
DASARATHA RAMI REDDY VS. INSPECTOR OF POLICE [LAWS(MAD)-2021-7-336] [REFERRED TO]
DASARATHA RAMI REDDY VS. INSPECTOR OF POLICE [LAWS(MAD)-2021-7-336] [REFERRED TO]
SATISH BADAYA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-2-239] [REFERRED TO]
SATISH BADAYA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-2-239] [REFERRED TO]
AMITBHAI HARILAL RUPARELIA VS. STATE OF GUJARAT [LAWS(GJH)-2022-4-1109] [REFERRED TO]
AMITBHAI HARILAL RUPARELIA VS. STATE OF GUJARAT [LAWS(GJH)-2022-4-1109] [REFERRED TO]
ANCHULA NAGA MANI JAMES, GUJARAT VS. STATE OF A.P. [LAWS(APH)-2022-4-53] [REFERRED TO]
ANCHULA NAGA MANI JAMES, GUJARAT VS. STATE OF A.P. [LAWS(APH)-2022-4-53] [REFERRED TO]
BILKISH BEGUM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-11-78] [REFERRED TO]
BILKISH BEGUM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-11-78] [REFERRED TO]
BHAGAMANDALA PLANTATION LIMITED VS. STATE OF KARNATAKA [LAWS(KAR)-2021-2-42] [REFERRED TO]
BHAGAMANDALA PLANTATION LIMITED VS. STATE OF KARNATAKA [LAWS(KAR)-2021-2-42] [REFERRED TO]
NARENDRABHAI MAGANLAL SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2022-5-296] [REFERRED TO]
NARENDRABHAI MAGANLAL SHAH VS. STATE OF GUJARAT [LAWS(GJH)-2022-5-296] [REFERRED TO]
NARENDRA MOHAN VS. STATE OF GUJARAT [LAWS(GJH)-2022-4-714] [REFERRED TO]
NARENDRA MOHAN VS. STATE OF GUJARAT [LAWS(GJH)-2022-4-714] [REFERRED TO]
MANJIT GURUNG VS. STATE OF ASSAM [LAWS(GAU)-2021-4-61] [REFERRED TO]
MANJIT GURUNG VS. STATE OF ASSAM [LAWS(GAU)-2021-4-61] [REFERRED TO]


JUDGEMENT

Vineet Saran, J. - (1.)Leave granted.
(2.)This appeal challenges the final judgment and order dated 04.10.2016 passed by the High Court of Karnataka at Bengaluru in Criminal Petition No.6279 of 2016.
(3.)The appellant initiated criminal proceedings by filing a complaint submitting inter alia:
(a) That he was abducted on 08.07.2016 and was kept in confinement for the next four days and directly presented before the Sub-Registrar's office on 11.07.2016 and was made to sign on a Sale Deed purporting to convey title in respect of land bearing Old Sy. No.47, New Sy No.47/2, situated at Kampapura Village, Hessaraghatta Hobli, Bangalore North Taluk, measuring 39.08 guntas.

(b) At the time of execution of the document, no consideration was paid but three post-dated cheques aggregating to Rs.49.38 lakhs were handed over to the appellant and he was threatened that he must encash the cheques.

(c) Under such threat and coercion and since he was under surveillance, he deposited the first cheque amounting to Rs.15 lakhs on 12.07.2016 which was accordingly encashed and credited to his account.

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