KALYANI BASKAR Vs. M S SAMPORNAM
LAWS(SC)-2006-12-1
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on December 11,2006

KALYANI BASKAR Appellant
VERSUS
M.S. SAMPORNAM Respondents


Cited Judgements :-

RAKESHBHAI AMBALAL PATEL VS. STATE OF GUJARAT & ANR. [LAWS(GJH)-2016-10-50] [REFERRED TO]
ISHWAR MAHADEEVAPPA HADIMANI VS. SURESH RACHAPPA PATTEPUR [LAWS(KAR)-2009-11-39] [REFERRED TO]
V.K. Sasikala D/o. Vivekanandan VS. State represented by the Superintendent of Police DV and AC Chennai. [LAWS(KAR)-2012-4-199] [REFERRED TO]
L RS OF LATE SUMER CHAND VS. LAXMI CHAND [LAWS(RAJ)-2010-2-27] [REFERRED TO]
DUNI CHAND VS. GODAWARI [LAWS(HPH)-2017-7-166] [REFERRED TO]
RAKESH KUMAR @ RAKESH THAKUR VS. VIKRAM SOOD [LAWS(HPH)-2017-7-53] [REFERRED TO]
MOHD ANISH VS. STATE (NCT) DELHI [LAWS(DLH)-2015-10-520] [REFERRED]
LALIT KUMAR PANIGRAHI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2014-4-11] [REFERRED TO]
G SOMESHWAR RAO VS. SAMINENI NAGESHWAR RAO [LAWS(SC)-2009-7-157] [REFERRED TO]
KALAIVANI VS. S.VIJAYANAND [LAWS(MAD)-2019-11-501] [REFERRED TO]
SATYENDRA UPADHYAYA VS. OMPRAKASH RATHORE ALIAS JAPAN SINGH [LAWS(MPH)-2010-9-55] [REFERRED TO]
P C PILLAI AND CO ; C RAMALAKSHMI AND B LALITHA VS. S R BAGAVATH SINGH RAJA [LAWS(MAD)-2010-9-640] [REFERRED]
P K SASIKUMAR VS. R VISWANATHAN [LAWS(MAD)-2009-7-495] [REFERRED TO]
P S SAJIMON VS. REGENCY CERAMICS LIMITED [LAWS(KER)-2017-12-72] [REFERRED TO]
JAYPRAKASH GUPTA VS. LAKSHMI ELECTRICALS SHAHDOL [LAWS(MPH)-2023-2-66] [REFERRED TO]
M. NAZARUDHEEN VS. STATE OF KERALA [LAWS(KER)-2018-4-188] [REFERRED TO]
RAJENDRA SHRIVAS VS. SANTOSH GUPTA [LAWS(MPH)-2022-9-158] [REFERRED TO]
RAHUL PANDEY VS. RAHUL SHUKLA [LAWS(MPH)-2018-1-297] [REFERRED TO]
SOORAJ.A VS. STATE OF KERALA [LAWS(KER)-2014-8-251] [REFERRED TO]
K.M. JOHNY VS. P.N. SUKUMARAPILLAI [LAWS(KER)-2017-10-297] [REFERRED TO]
RAJIV SOOD VS. STATE OF PUNJAB [LAWS(P&H)-2015-8-255] [REFERRED TO]
BHAG SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2014-7-236] [REFERRED TO]
GURUNANAK SYNTHETIC VS. STATE OF RAJASTHAN [LAWS(RAJ)-2018-12-37] [REFERRED TO]
IQBAL PINJARA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2017-8-208] [REFERRED TO]
KRISHNA DEVI SHUKLA VS. K.S. OIL LIMITED [LAWS(P&H)-2022-5-182] [REFERRED TO]
MANDEEP SINGH VS. PUNJAB AND HARYANA HIGH COURT [LAWS(P&H)-2019-12-115] [REFERRED TO]
RAJESH RANA VS. PARMOD KUMAR [LAWS(P&H)-2022-6-167] [REFERRED TO]
VIRENDRA SINGH VS. GURVINDER SINGH [LAWS(UTN)-2019-9-92] [REFERRED TO]
VIRENDRA SINGH VS. STATE OF UTTARAKHAND [LAWS(UTN)-2017-8-15] [REFERRED TO]
RATTIRAM VS. STATE OF M PTHROUGH INSPECTOR OF POLICE [LAWS(SC)-2012-2-48] [REFERRED TO]
ARUNADEVI VS. K. DAMODARARI [LAWS(MAD)-2008-2-401] [REFERRED TO]
P. DEVARPIRAN VS. V. BALAN [LAWS(MAD)-2008-4-408] [REFERRED TO]
V P SANKARAN VS. R UTHIRAKUMAR [LAWS(MAD)-2009-4-59] [REFERRED TO]
SHASHIKANT SHAMALDAS PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2022-6-521] [REFERRED TO]
BASANAGOUDA VS. SHASHIKANT [LAWS(KAR)-2021-1-94] [REFERRED TO]
AJMER VS. STATE OF.U.P. [LAWS(ALL)-2021-2-14] [REFERRED TO]
BHEEM SINGH VS. STATE OF U.P [LAWS(ALL)-2022-1-53] [REFERRED TO]
SHEELA DEVI AND ANOTHER VS. STATE OF U P AND 7 OTHERS [LAWS(ALL)-2018-7-35] [REFERRED TO]
VIJAY VS. STATE OF GOA [LAWS(BOM)-2023-1-234] [REFERRED TO]
Venkateshan S/o. Late Mahalingam VS. Mr. H.B. Boregowda S/o. Mr. K. Boregowda [LAWS(KAR)-2010-3-163] [REFERRED TO]
THOMAS, S/O.JOSEPH VS. ABHILASH C.S [LAWS(KER)-2014-8-683] [REFERRED TO]
SIVANANDHA STEEL LTD VS. UPASANA FINANCE LTD [LAWS(MAD)-2010-6-67] [REFERRED TO]
MUTHURAJ VS. GANESAN [LAWS(MAD)-2012-12-152] [REFERRED TO]
R. RAKESH VS. H.G. GURUPRASAD [LAWS(KAR)-2015-6-73] [REFERRED TO]
DHANALAKSHMI MILLS LTD. TIRUPUR VS. R. KRISHNAMURTHY [LAWS(MAD)-2013-11-179] [REFERRED TO]
C. SONAMUTHU VS. R. BARSHA BEEVI [LAWS(MAD)-2013-2-46] [REFERRED TO]
MANOHARAN VS. STATE [LAWS(MAD)-2015-4-279] [REFERRED TO]
DINUBHAI BOGHABHAI SOLANKI VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GJH)-2018-4-69] [REFERRED TO]
RAMPRASAD S/O KRISHNAJI KHANDELWAL VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2017-10-235] [REFERRED TO]
RAJ KUMAR VS. M/S RAM KRISHAN [LAWS(HPH)-2016-5-229] [REFERRED TO]
DEVINDER KUMAR SHARMA VS. VIKAS SOOD [LAWS(HPH)-2011-11-90] [REFERRED TO]
VARUN PASSARY VS. MAITHAN ISPAT LTD [LAWS(ORI)-2012-4-54] [REFERRED TO]
NARENDRA DHAKAD VS. ANAND KUMAR [LAWS(MPH)-2008-1-16] [REFERRED TO]
SOHANLAL SINGHAL VS. SUNIL JAIN [LAWS(MPH)-2014-12-79] [REFERRED TO]
BALARAM CHOWDHURY VS. STATE OF TRIPURA [LAWS(TRIP)-2021-4-54] [REFERRED TO]
RAJARAM PRASAD YADAV VS. STATE OF BIHAR [LAWS(SC)-2013-7-62] [REFERRED TO]
SUDHIR KUMAR VS. RAMESH KUMAR [LAWS(HPH)-2012-7-208] [REFERRED TO]
RAKESH KUMAR VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2015-9-811] [REFERRED]
BALKAR SINGH VS. MANMOHAN SINGH [LAWS(P&H)-2013-9-865] [REFERRED]
SATINDER GIRI VS. STATE OF H.P. [LAWS(HPH)-2022-12-69] [REFERRED TO]
BEENA REJI VS. VARGHESE GEORGE [LAWS(KER)-2020-3-61] [REFERRED TO]
REACON ENGINEERS VS. KALYANI INTERIORS [LAWS(KER)-2019-11-282] [REFERRED TO]
BANWARLAL KUMAWAT VS. STATE OF RAJ. & ANR. [LAWS(RAJ)-2013-11-250] [REFERRED TO]
GUGANRAM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2019-5-76] [REFERRED TO]
HANUMAN SAHAY SHARMA VS. MANISH DHAMANI [LAWS(RAJ)-2012-9-193] [REFERRED TO]
VIMLA DEVI VS. STATE [LAWS(RAJ)-2010-10-58] [REFERRED TO]
COLONEL SUDHIR SARDANA VS. RAM AVTAR AND ORS. [LAWS(P&H)-2015-5-54] [REFERRED TO]
KHALEELLULLAH A K S/O AMINA VS. JAFFER MANDIAN S/O ALEEMA [LAWS(KER)-2017-11-296] [REFERRED TO]
MANOJ KUMAR VS. STATE OF KERALA [LAWS(KER)-2019-6-232] [REFERRED TO]
RAM SEWAK PATIDAR VS. NARAYAN SINGH PATIDAR [LAWS(MPH)-2012-7-232] [RELIED ON]
RAJNI DHINGRA VS. SANJEEV CHUGH [LAWS(P&H)-2022-1-167] [REFERRED TO]
PAVAN KUMAR NATH VS. STATE OF UTTARAKHAND & ANOTHER [LAWS(UTN)-2018-7-65] [REFERRED TO]
ANIL KUMAR YADAV VS. STATE OF UTTARAKHAND [LAWS(UTN)-2017-6-23] [REFERRED TO]
BABURAO MADHAVRAO MUNNEMANIK VS. VISHWAJIT PRATAPSING PARDESH [LAWS(BOM)-2011-4-84] [REFERRED TO]
DILIP YADU KAD VS. LATABAI SHIVRAM WALUNJ [LAWS(BOM)-2009-7-275] [REFERRED TO]
SHIV KUMAR YADAV VS. STATE [LAWS(DLH)-2015-3-15] [REFERRED TO]
LAKHI PRASAD SHAW VS. STATE OF WEST BENGAL [LAWS(CAL)-2010-9-74] [REFERRED TO]
JOYMON VS. LUXOR WRITING INSTRUMENTS P. LTD. [LAWS(DLH)-2016-2-241] [REFERRED TO]
SHEELA DEVI AND ANOTHER VS. STATE OF U P AND 7 OTHERS [LAWS(ALL)-2018-5-634] [REFERRED TO]
ANUPAM SINGH VS. STATE OF U.P. [LAWS(ALL)-2024-1-53] [REFERRED TO]
ASHISH DIDWANIYA VS. SUMAN DEVI AGRAWAL [LAWS(CHH)-2023-3-12] [REFERRED TO]
BRIGHT SINGH VS. S RAMASAMY [LAWS(MAD)-2010-12-478] [REFERRED]
BRIGHT SINGH VS. S RAMASAMY [LAWS(MAD)-2010-12-478] [REFERRED]
RAMSWAROOP SINHA VS. STATE OF JHARKHAND [LAWS(JHAR)-2009-3-5] [REFERRED TO]
YOGENDRA GUPTA VS. PRADEEP MANGAL AND ORS [LAWS(MPH)-2015-9-191] [REFERRED]
RETNABAI VS. BELARMINE JOSEPH [LAWS(MAD)-2013-2-257] [REFERRED TO]
A DHINAKAR VS. I KEZHSON [LAWS(MAD)-2012-11-269] [REFERRED TO]
R.THARMAMBAL VS. V.CHRISTOPHER MONI PRAKASH [LAWS(MAD)-2012-12-139] [REFERRED TO]
NAGARAJ VS. STATE REP. BY ITS INSPECTOR OF POLICE [LAWS(MAD)-2013-9-47] [REFERRED TO]
R.M. REGITHA VS. LIGORI VALAN [LAWS(MAD)-2015-1-102] [REFERRED TO]
PRAVEEN SINGH VS. STATE OF U P [LAWS(ALL)-2010-10-3] [REFERRED TO]
ANAMIKA SINGHA ROY VS. THE STATE OF WEST BENGAL AND ORS. [LAWS(CAL)-2015-2-80] [REFERRED TO]
BHARATBHAI OKHAJI PADHIER VS. JYOTSANABEN PURSHOTTAMDAS PATEL [LAWS(GJH)-2012-2-561] [REFERRED TO]
PATEL AHMED MOHAMMAD VS. BALWANTSINH RAJPUT [LAWS(GJH)-2019-6-85] [REFERRED TO]
BABURAJ VS. STATE [LAWS(MAD)-2008-10-183] [REFERRED TO]
T. SIKKANNAN VS. N.K. PERUMAL [LAWS(MAD)-2008-12-393] [REFERRED TO]
A JESUDHASAN VS. N GOPI [LAWS(MAD)-2009-10-507] [REFERRED TO]
SURESH @ DHANASEKAR VS. STATE, REP. BY INSPECTOR OF POLICE, COIMBATORE DISTRICT [LAWS(MAD)-2013-9-11] [REFERRED TO]
RAJESH KUSHWAH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-2-246] [REFERRED TO]
M S TIRUPATHI VS. C H RAMAKRISHNA RAO [LAWS(CAL)-2010-1-36] [REFERRED TO]
RAJESH TALWAR VS. CENTRAL BUREAU OF INVESTIGATION THRU ITS DIRECTOR [LAWS(ALL)-2013-7-43] [REFERRED TO]
MOHAN LAL AGRAWAL VS. RUDMAL AGRAWAL [LAWS(CHH)-2021-8-71] [REFERRED TO]
ASHOK KUMAR PATHAK VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(ALL)-2020-8-62] [REFERRED TO]
CHANDRA PRAKASH SINGH VS. STATE OF U.P. [LAWS(ALL)-2020-1-252] [REFERRED TO]
BANDEPPA S/O MALLIKARJUN KANTE VS. MADHAV S/O NARAYANRAO BIRAJDAR [LAWS(BOM)-2016-10-25] [REFERRED TO]
PURNESH ISHVARBHAI MODI VS. STATE OF GUJARAT [LAWS(GJH)-2021-8-10] [REFERRED TO]
NIRMAL SINGH VS. STATE OF HARYANA [LAWS(P&H)-2015-8-718] [REFERRED]
RAKESH KUMAR VS. STATE OF PUNJAB AND ORS. [LAWS(P&H)-2015-5-12] [REFERRED TO]
PARAMJIT KAUR THANDI VS. STATE OF PUNJAB AND OTHERS [LAWS(P&H)-2019-3-97] [REFERRED TO]
PERFACT COLOUR DIGITAL PRINTS PVT. LTD. VS. KAMAL MANN [LAWS(P&H)-2024-1-5] [REFERRED TO]
C. SHANMUGAM VS. STATE [LAWS(MAD)-2019-3-633] [REFERRED TO]
KASTHURI VS. SEBASTHIAR [LAWS(MAD)-2017-7-436] [REFERRED TO]
NATASHA SINGH VS. CBI [LAWS(SC)-2013-5-31] [REFERRED TO]
STATE OF SIKKIM VS. SHRI PREM SINGH TAMANG S/O KALU SINGH TAMANG, SINGLING BUSTY, P.O. SORENG, WEST SIKKIM [LAWS(SIK)-2016-11-2] [REFERRED TO]
SUNDER LAL VS. URMILA THAKUR [LAWS(HPH)-2018-3-256] [REFERRED TO]
DOT RAM VS. KISAN CHAND [LAWS(HPH)-2018-5-99] [REFERRED TO]
MUKESH KUMAR GANDHI VS. SEEMA DEVI AND ANOTHER [LAWS(RAJ)-2014-5-302] [REFERRED TO]
KHOOB SINGH VS. THE STATE OF MADHYA PRADESH [LAWS(MPH)-2018-3-55] [REFERRED TO]
BAJRANG LAL GUPTA VS. THE UNION OF INDIA [LAWS(RAJ)-2018-4-221] [REFERRED TO]
KAMLA DEVI VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-1-111] [REFERRED TO]
BALWANT SINGH VS. GULSHER ALI [LAWS(HPH)-2015-7-56] [REFERRED TO]
BROTHERS CONSTRUCTION COMPANY VS. ARVIND SINGH [LAWS(MPH)-2013-12-205] [REFERRED]
ABHISHEK VS. RAMESH [LAWS(MPH)-2011-12-20] [REFERRED TO]
DINESH KUMAR KHANNA VS. STATE OF HARYANA AND ANR [LAWS(P&H)-2012-9-516] [REFERRED]
PERIYASWAMY M. VS. STATE OF KARNATAKA [LAWS(KAR)-2022-7-1552] [REFERRED TO]
GHANSHYAMBHAI MADAVLAL PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2014-12-189] [REFERRED TO]
DECON CONSTRUCTION VS. J.A. STEPHEN [LAWS(MAD)-2010-12-403] [REFERRED TO]
TARAK NATH GUPTA VS. STATE OF DELHI [LAWS(DLH)-2023-10-16] [REFERRED TO]
ISSAC THOMAS VS. STATE OF KERALA [LAWS(KER)-2009-11-40] [REFERRED TO]
JITENDRA BANSAL VS. GAURI SHANKAR [LAWS(RAJ)-2008-9-32] [REFERRED TO]
JIGNESHKUMAR LAXMANBHAI CHAUDHARY VS. STATE OF GUJARAT [LAWS(GJH)-2021-8-185] [REFERRED TO]
SONAL W/O ARVIND KHADAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-5-87] [REFERRED TO]
NATASHA SINGH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2013-4-210] [REFERRED TO]
SANJAY SHARMA VS. BASANT RAM VERMA [LAWS(HPH)-2017-4-53] [REFERRED TO]
SARDAR SINGH VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2017-8-33] [REFERRED TO]
JAGAT SINH LALJI BHAI VASAVA VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2019-11-98] [REFERRED TO]
T.RAJALINGAM@SAMBAM VS. THE STATE OF TELANGANA AND ANOTHER [LAWS(APH)-2017-1-13] [REFERRED TO]
SRI MRITYUNJOY PRODHAN VS. STATE [LAWS(CAL)-2011-5-125] [REFERRED TO]
JAG RAM VS. STATE [LAWS(DLH)-2008-2-13] [REFERRED TO]
JAIPAL SINGH RANA VS. SWARAJ PAL SINGH [LAWS(DLH)-2008-2-37] [REFERRED TO]
PIAR SINGH VS. DISHANT CONSTRUCTIONS [LAWS(HPH)-2017-6-38] [REFERRED TO]
ARUN SHESHKARAN KOCHAR VS. SUNIL FULCHANDJI BHARUT [LAWS(BOM)-2011-6-23] [REFERRED TO]
DINESH DILIP MALU VS. OMPRAKASH SAGARMAL SABOO [LAWS(BOM)-2022-8-158] [REFERRED TO]
BALWANT SINGH VS. MAMUDEEN [LAWS(HPH)-2015-7-55] [REFERRED TO]
RAMBHAI HIRABHAI VADHIYA VS. STATE OF GUJARAT [LAWS(GJH)-2014-12-175] [REFERRED TO]
IMO LOLLEN VS. HORJUM LOLLEN [LAWS(GAU)-2022-9-108] [REFERRED TO]
P. KALYANI VS. M. USSAIN AHAMED [LAWS(MAD)-2008-12-404] [REFERRED TO]
ELUMALAI VS. SUBBARAMANI [LAWS(MAD)-2011-1-228] [REFERRED TO]
A. NASIRA BEGUM VS. V. HUSAIN AHMED AND ORS. [LAWS(MAD)-2015-10-207] [REFERRED TO]
A. VIJAYARANI VS. KARUPPANAN [LAWS(MAD)-2015-12-217] [REFERRED TO]
NASREEN PASHA VS. MALIK AHMED [LAWS(KAR)-2016-8-40] [REFERRED TO]
VISHWAS PANDEY VS. STATE OF HARYANA [LAWS(P&H)-2023-3-114] [REFERRED TO]
MILAN PAUL VS. RIKTA PAUL [LAWS(TRIP)-2022-6-15] [REFERRED TO]
SANT GURMEET RAM RAHIM SINGH VS. CBI [LAWS(P&H)-2014-12-26] [REFERRED TO]
UNNIKRISHNAN VS. STATE OF KERALA [LAWS(KER)-2017-10-277] [REFERRED TO]
BALRAM VS. STATE OF M.P. [LAWS(MPH)-2021-12-133] [REFERRED TO]
IRSHAD VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2018-3-14] [REFERRED TO]
JAGDISH SONI VS. STATE OF RAJ [LAWS(RAJ)-2012-7-196] [REFERRED TO]
STATE OF SIKKIM VS. PREM SINGH TAMANG AND OTHERS [LAWS(SIK)-2016-1-1] [REFERRED TO]
SARIDHA VS. STATE REPRESENTED BY THE INSPECTOR OF POLICE [LAWS(MAD)-2017-8-14] [REFERRED TO]
T NAGAPPA VS. Y R MURALIDHAR [LAWS(SC)-2008-4-109] [REFERRED TO]
ASHOK SONI VS. N R SURYAVANSHI [LAWS(MPH)-2013-10-264] [REFERRED]
NAYNABEN RAMESHCHANDRA JAVIYA VS. STATE OF GUJARAT [LAWS(GJH)-2023-8-527] [REFERRED TO]
M S SARAVANAN VS. S M JEYARAJ [LAWS(MAD)-2013-11-225] [REFERRED TO]
BIKRAM KUMAR JENA VS. DEEPAK KUMAR MOHAPATRA [LAWS(ORI)-2017-9-10] [REFERRED TO]
BIKRAM KUMAR JENA VS. DEEPAK KUMAR MOHAPATRA [LAWS(ORI)-2017-2-8] [REFERRED TO]
KANUPRIYA SINHA VS. STATE OF HARYANA [LAWS(P&H)-2020-2-350] [REFERRED TO]
MANJIT KAUR VS. SURESH KUMAR [LAWS(P&H)-2013-1-641] [REFERRED]
ISSAC THOMAS VS. STATE OF KERALA [LAWS(KER)-2010-11-475] [REFERRED TO]
ALAGAMMAI VS. SOCKALINGAM [LAWS(MAD)-2010-12-123] [REFERRED TO]
VIPIN KUMAR VIMAL KUMAR H U F VS. SHOBHIT KUMAR @ MINTU SAMAIYA [LAWS(MPH)-2015-8-204] [REFERRED]
MUNNA KURESHI S/O MOHD. RAMJAN KURESHI, AGED ABOUT 40 YEARS, B/C KURESHI, R/O GODAWAS, IN FRONT OF KURESHI COMMUNITY HALL, MAKRANA, DISTT. NAGOUR. (RAJ.) VS. ABDUL AZIZ S/O SHRI JAMALUDEEN, B/C CHOUHAN R/O MANGLANA ROAD, IN FRONT OF CANARA BANK, MAKRANA, TEHSIL MAKRANA, DISTT. NAGOUR. (RAJ.) [LAWS(RAJ)-2017-2-44] [REFERRED TO]
RAMESH CHAND VS. CENTRAL BANK OF INDIA [LAWS(HPH)-2017-6-128] [REFERRED TO]
DADA GHANSHYAM PATHAK VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-7-115] [REFERRED TO]
ACURA GLASS TILES ENTERPRISES VS. S.S. RAY [LAWS(DLH)-2015-1-180] [REFERRED TO]
RAJIV BANSAL VS. PANKAJ SABARWAL [LAWS(HPH)-2011-3-117] [REFERRED TO]
DIP BORA VS. STATE OF ASSAM [LAWS(GAU)-2017-11-27] [REFERRED TO]


JUDGEMENT

Lokeshwar Singh Panta, J. - (1.)Leave granted.
(2.)This appeal by special leave, directed against the order dated 10.2.2004 of the High Court of Judicature at Madras, involves a question with regard to the scope of the powers of the Magistrate under Section 243 of the Code of Criminal Procedure, 1973 (hereinafter referred to as Cr.P.C.). It arises out of these circumstances.
(3.)A complaint has been preferred by Mrs. M. S. Sampoornam, complainant-respondent herein, against Mrs. Kalyani Baskar, appellant herein, and her husband for the offence under Section 138 of the Negotiable Instruments Act, 1881 (for short "the Act") before the Judicial Magistrate, Tambaram, Chennai, alleging that the appellant along with her husband jointly signed and issued a cheque No. 037296 for discharging their liability. On presentation of the said cheque, it was dishonoured for insufficient funds. Though the notice was served upon both the accused persons yet no reply has been sent by them. Thereafter, observing all the formalities as contemplated under the Act, the complainant-respondent had preferred C.C. No. 439/1998 on the file of the Judicial Magistrate, Tambaram, Chennai, against the appellant and her husband. The accused appeared before the Magistrate and filed an application under Section 245 of Cr.P.C. raising inter alia preliminary objections that:- (1) the accused has not signed the cheque nor issued it to the complainant-respondent; (2) the cheque, in question, was drawn from the individual account of the accused and therefore, as alleged by the complainant, the accused and her husband could not have jointly signed and issued the cheque; (3) the signature on the cheque may be sent for expert opinion to ascertain bona fide of the same; and (4) neither the appellant nor her husband owe any debt to the respondent.


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