RAGHU LAKSHMINARAYANAN Vs. M/S. FINE TUBES
LAWS(SC)-2006-4-136
SUPREME COURT OF INDIA
Decided on April 05,2006

RAGHU LAKSHMINARAYANAN Appellant
VERSUS
M/S. Fine Tubes Respondents


Referred Judgements :-

M/S. ASHOK TRANSPORT AGENCY V. AWADHESH KUMAR AND ANR. [REFERRED TO]
S M S PHARMACEUTICALS LTD VS. NEETA BHALLA [REFERRED TO]
SABITHA RAMAMURTHY VS. R B S CHANNABASAVARADHYA [REFERRED TO]
S M S PHARMACEUTICAL LTD VS. NEETA BHALLA [REFERRED TO]


JUDGEMENT

S.B. Sinha, J. - (1.)LEAVE granted.
(2.)APPELLANT before us was arrayed as accused No. 3 in the Complaint Petition filed by the first Respondent herein, before the Chief Metropolitan Magistrate, Delhi which was registered as a Complaint Case No. 379/1/2003. The said complaint petition was filed for trying the accused persons named therein for commission of an offence Under Section 138 of the Negotiable Instruments Act alleging that a cheque dated 15.8.2002 was issued by the accused Nos. 2 to 6 for a sum of Rs. 2 lacs drawn at Canara Bank which on presentation was dishonoured and the accused despite notice, did not pay the said amount.
The status of the accused No. 1 was not disclosed in the array of the accused persons.

(3.)IT was sought to be represented through Director(s)/Chairman/ Managing Director, Proprietor(s), Incharge(s). Appellant herein was also described in similar capacity viz. "in charge, manager, director of the accused No. 1". So were the other Respondents.


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