LAKSHMI AGENCIES Vs. RALLIS INDIA LTD
LAWS(SC)-2006-3-104
SUPREME COURT OF INDIA
Decided on March 03,2006

LAKSHMI AGENCIES Appellant
VERSUS
RALLIS INDIA LTD Respondents

JUDGEMENT

- (1.)The petitioner firm is a partnership firm located at Vijayawada, Andhra Pradesh. It has commercial dealings with the respondents. It had issued certain cheques to the respondents which on presentation were returned by the bank with the remark "stop payment". These cheques were issued at Hyderabad and the memorandum of understanding had also been entered into between the parties at Hyderabad. Respondent Company is a multinational company.
(2.)Five cases bearing CCs Nos. 814 to 818 of 2003 filed by the respondent against the petitioners are pending in the Court of Metropolitan Magistrate at Vijayawada, Andhra Pradesh.
(3.)Apart from these five cases, the respondent has also filed some other cases against the petitioners being CCs Nos. 7171 and 7263 of 2004 pending before the Chief Judicial Magistrate, Gautam Budh Nagar, U.P., CC No. 345 of 2004 pending before the Judicial Magistrate, First Class, Chandigarh and CCs Nos. 301-08 of 2005 pending before the Additional Munsif Judicial Magistrate, Srinagar, Jammu & Kashmir for which the present transfer petitions have been filed by the petitioners seeking transfer of these cases to Vijayawada, Andhra Pradesh and to be tried together with the five cases, detailed above, which are also pending at Vijayawada.


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