KAUSHIK CHATTERJEE Vs. STATE OF HARYANA
LAWS(SC)-2020-9-41
SUPREME COURT OF INDIA
Decided on September 30,2020

Kaushik Chatterjee Appellant
VERSUS
STATE OF HARYANA Respondents


Referred Judgements :-

PURUSHOTTAMDAS DALMIA VS. STATE OF WEST BENGAL [REFERRED TO]
STATE OF UTTAR PRADESH VS. SABIR ALI [REFERRED TO]
RAJ KUMARI VIJH VS. DEV RAJ VIJH [REFERRED TO]
ABHIRAM VEER VS. NORTH EASTERN REGIONAL AGRICULTURAL MARKETING CORPORATION LTD [REFERRED TO]
ASIT BHATTACHARJEE VS. HANUMAN PRASAD OJHA [REFERRED TO]
RAMNATH SARDAR VS. REKHARANI SARDAR [REFERRED TO]



Cited Judgements :-

SANJAY HARIRAM AGRAWAL VS. OMPRAKASH BABURAO KAMDI [LAWS(BOM)-2021-7-116] [REFERRED TO]
BISWAJIT GOSWAMI VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-1-45] [REFERRED TO]
A. REVANTH REDDY VS. STATE OF TELANGANA THROUGH ACB, CIU,HYDERABAD [LAWS(TLNG)-2021-6-87] [REFERRED TO]
ANIL KRISHNARAO DESHPANDE VS. SHWETA VAIBHAV SANT [LAWS(BOM)-2021-8-195] [REFERRED TO]
DASARATHA RAMI REDDY VS. INSPECTOR OF POLICE [LAWS(MAD)-2021-7-336] [REFERRED TO]
SURESH KOTHARI VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-11-46] [REFERRED TO]


JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)Seeking transfer of three criminal cases, all pending on the file of the Court of the Additional Judicial Magistrate, Gurugram, Haryana, to any competent Court in New Delhi, a person who is implicated as one of the accused in those three cases has come up with the above transfer petitions.
(2.)I have heard Mr. Vikas Singh, learned Senior Counsel appearing for the petitioner, Mr. Deepak Thukral, learned counsel appearing for the State of Haryana and Mr. Neeraj Kishan Kaul, learned Senior Counsel appearing for the de facto complainant, who is the second respondent herein.
(3.)The petitioner herein was appointed on 04.08.2016 as the Group Chief Risk Officer-Executive Director of the second respondent, which is a non-banking finance company and which happens to be the de facto complainant in the criminal cases whose transfer is what is sought in these petitions. It is relevant to note that the petitioner, upon his appointment, joined the Delhi Office of the second respondent-Company on 04.08.2016 and he was transferred to Mumbai on 10.04.2017. The petitioner resigned in July-2018.
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