MUSARAF HOSSAIN KHAN Vs. BHAGHEERATHA ENGG
LAWS(SC)-2006-2-69
SUPREME COURT OF INDIA
Decided on February 24,2006

MUSARAF HOSSAIN KHAN Appellant
VERSUS
BHAGHEERATHA Respondents





Cited Judgements :-

SICAGEN INDIA LTD. VS. MAHINDRA VADINENI [LAWS(SC)-2019-1-461] [REFERRED TO]
GAYA PHARMACEUTICALS VS. LYKA EXPORTS LTD [LAWS(KER)-2007-2-690] [REFERRED TO]
MEENU JAIN VS. PARASRAM SECURITIES PVT. LTD [LAWS(DLH)-2011-3-294] [REFERRED TO]
LAXMI TRAVELS, NAGPUR VS. G. E. COUNTRYWIDE CONSUMER [LAWS(BOM)-2006-6-170] [REFERRED TO]
LAXMI TRAVELS NAGPUR VS. G E COUNTRY WIDE CONSUMER [LAWS(BOM)-2006-7-77] [REFERRED TO]
A NAGARAJAN VS. INSPECTOR OF POLICE [LAWS(MAD)-2006-12-165] [REFERRED TO]
MARSHALL SONS AND CO MFG LTD VS. JAYANTH BHATTACHARJEE [LAWS(MAD)-2009-8-457] [REFERRED TO]
TRADE WINGS LTD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-9-110] [REFERRED TO]
RAJESH BHALCHANDRA CHALKE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-12-36] [REFERRED TO]
RAJNEESH GARG (DIRECTOR) VS. ROMESH KUMAR MENGI M/S FOCUS TECHNOLOGY (INDIA) PVT. LTD. [LAWS(J&K)-2017-9-44] [REFERRED TO]
DINESH CHANDRA SHIB VS. HIRALAL SAHA [LAWS(GAU)-2009-6-29] [REFERRED TO]
J.V. RAMARAJU VS. SUNDARAM FINANCE LTD. [LAWS(APH)-2024-1-19] [REFERRED TO]
METKORE ALLOYS & INDUSTRIES LIMITED VS. UNION OF INDIA [LAWS(APH)-2014-1-45] [REFERRED TO]
HARVINDER SINGH VS. STATE [LAWS(DLH)-2015-2-35] [REFERRED TO]
KAKULAMARRI KALYAN SRINIVASA RAO VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(TLNG)-2022-8-84] [REFERRED TO]
DYNAMIC EDUCATION SYSTEMS INTERNATIONAL LIMITED VS. BANK OF BARODA [LAWS(ALL)-2012-8-16] [REFERRED TO]
L.M.L. LIMITED AND ANR. VS. UNION OF INDIA (UOI) THROUGH DIRECTOR OF ENFORCEMENT AND ORS. [LAWS(ALL)-2011-8-353] [REFERRED TO]
BHAVNA MUKESH OJHA VS. BHUP SINGH [LAWS(HPH)-2011-12-51] [REFERRED TO]
WEST COAST INGOTS P LTD VS. COMMISSIONER OF CENTRAL EXCISE SETTLEMENT COMMISSION [LAWS(DLH)-2006-12-95] [REFERRED TO]
JAGDAMBAY AUTO STATION VS. UOI [LAWS(DLH)-2012-11-5] [REFERRED TO]
MUKUL GUPTA VS. MANAGEMENT DEVELOPMENT INSTITUTE [LAWS(DLH)-2015-1-506] [REFERRED TO]
K KUNCHAI VS. DEPUTY INSPECTOR GENERAL C R P F GROUP CENTRE CAMPUS HYDERABAD [LAWS(MAD)-2008-9-364] [REFERRED TO]
SRRAK REIPL JV VS. UNION OF INDIA [LAWS(CAL)-2011-1-17] [REFERRED TO]
K.O. ISSAC VS. STATE [LAWS(DLH)-2009-10-255] [REFERRED TO]
V SUBRAMANIAN VS. UNION OF INDIA [LAWS(MAD)-2011-11-467] [REFERRED]
FOOD CORPORATION OF INDIA VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2008-5-34] [REFERRED TO]
RIDDHIMA SINGH VS. CENTRAL BOARD OF SECONDARY EDUCATION [LAWS(DLH)-2021-6-25] [REFERRED TO]
GADADHAR BARIK VS. PRADEEP KUMAR JENA [LAWS(ORI)-2022-4-79] [REFERRED TO]
M P ABDUL RAZAK VS. SOUTHERN INDIA TRADING CORPORATION [LAWS(KER)-2006-12-16] [REFERRED TO]
RELIGARE FINVEST LIMITED VS. SAMBATH KUMAR A [LAWS(DLH)-2010-7-50] [REFERRED TO]
ROHITSINH KHIMJI SODHA VS. DIRECTOR GOVT OF INDIA [LAWS(GJH)-2011-10-25] [REFERRED TO]
UMESH KUMAR MOZA VS. GOVT. OF J&K [LAWS(DLH)-2014-10-192] [REFERRED TO]
SAYED MOHD MASOOD VS. UNION OF INDIA [LAWS(DLH)-2013-12-297] [REFERRED TO]
NOIDA MINT EMPLOYEES UNION AND ORS. VS. UNION OF INDIA AND ORS. [LAWS(DLH)-2015-2-41] [REFERRED TO]
VINOD KR BHORA VS. HDFC STANDARD LIFE INSURANCE COMPANY LTD [LAWS(DLH)-2012-2-460] [REFERRED TO]
SANJOS JEWELLERS VS. SYNDICATE BANK [LAWS(MAD)-2007-9-394] [REFERRED TO]
VINAY JAIN VS. STATE AND ORS. [LAWS(DLH)-2015-2-181] [REFERRED TO]
THE REGISTRAR VS. K.G. VISWANATHAN [LAWS(KER)-2014-10-189] [REFERRED TO]
MURALEEDHARAN VS. SHEELA [LAWS(KER)-2011-7-162] [REFERRED TO]
MAHANADI COALFIELDS LTD VS. SHYAM METALLICS AND ENERGY LTD [LAWS(CAL)-2011-9-108] [REFERRED TO]
IMECO LTD VS. BEML LTD [LAWS(CAL)-2012-10-54] [REFERRED TO]
TRIPTI VYAS VS. AHLERS INDIA PVT. LTD. [LAWS(RAJ)-2006-11-60] [REFERRED TO]
SICAGEN INDIA LTD. VS. MAHINDRA VADINENI [LAWS(SC)-2018-1-152] [REFERRED TO]
MEGANATHA NAIDU VS. VISHNU [LAWS(MAD)-2011-2-263] [REFERRED]
SHARAD JHUNJHUNWALA VS. COMPUAGE INFOCOM LIMITED [LAWS(BOM)-2010-4-172] [REFERRED TO]
REDDYS LABORATORIES LIMITED VS. CONTROLLER OF PATENTS [LAWS(DLH)-2022-11-160] [REFERRED TO]
GUDDU RAI ALIAS VIJAY PRAKASH RAI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2007-4-15] [REFERRED TO]
MRS LEATHERS VS. S. PALANIAPPAN [LAWS(SC)-2012-9-57] [REFERRED TO]
ASHOK KUMAR VS. UNION OF INDIA & ORS. [LAWS(DLH)-2011-11-420] [REFERRED TO]
G E CAPITAL TRANSPORTATION FINANCIAL SERVICES LTD VS. RAJENDRA PARIHAR [LAWS(DLH)-2011-4-139] [REFERRED TO]
SUSHMA ANANDU VS. S.K. ENTERPRISES, MUMBAI [LAWS(KAR)-2017-2-194] [REFERRED TO]
DOUGHLES VUGES VS. NAVNEET MITTAL AND ORS. [LAWS(UTN)-2006-5-50] [REFERRED TO]
PATIALA CASTING P LTD VS. BHUSHAN STEEL LTD [LAWS(DLH)-2010-8-154] [REFERRED TO]
G E CAPITAL TRANSPORTATION FINANCIAL SERVICES LTD VS. IQBAL KHAN [LAWS(DLH)-2011-2-111] [REFERRED TO]
TIMES PUBLISHING HOUSE LTD VS. REGISTRAR OF NEWSPAPERS OF INDIA [LAWS(KAR)-2010-12-8] [REFERRED TO]
BYREGOWDA Y N VS. UNION OF INDIA AND ORS [LAWS(KAR)-2012-8-722] [REFERRED]
ALOK RANJAN AND ORS. VS. CBI AND ORS. [LAWS(DLH)-2016-3-53] [REFERRED TO]
THORI RAMESHBHAI KESHABHAI VS. UNION OF INDIA [LAWS(GJH)-2011-2-155] [REFERRED TO]
DHARMA OJA VS. NANDA RAM OJA [LAWS(GAU)-2011-9-2] [REFERRED TO]
RAJCHAND TEA INDUSTRIES VS. JUDICIAL MAGISTRATE CHATTISGARH [LAWS(MAD)-2007-6-312] [REFERRED TO]
BOGAN OZA VS. LALITYA KR. DAS [LAWS(BOM)-2009-8-228] [REFERRED TO]
ABDUL FARUK ABDUL RAHIM VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-10-75] [REFERRED TO]
M/S. PRAKITI ENTERPRISERS VS. M/S. SUPER HEALTH CARE [LAWS(ORI)-2014-4-10] [REFERRED TO]
V S THAKUR VS. STATE [LAWS(DLH)-2009-12-65] [REFERRED TO]
RAMASWAMY S. IYENGAR VS. STATE(NCT OF DELHI) [LAWS(DLH)-2011-3-293] [REFERRED TO]
SANTOSH KUMAR JHA VS. UNION OF INDIA [LAWS(DLH)-2011-10-129] [REFERRED TO]
HARMAN ELECTRONICS PVT LTD VS. NATIONAL PANASONIC INDIA LTD [LAWS(SC)-2008-12-18] [REFERRED TO]
SHREE LAXMI AGENCY VS. STATE OF GUJARAT [LAWS(GJH)-2010-11-104] [REFERRED TO]
JAYASWALS NECO LIMITED UNION OF INDIA VS. UNION OF INDIA [LAWS(DLH)-2007-7-345] [REFERRED]
M K UMAMAHESWARAN KOTESWARAN VS. UNION BANK OF INDIA [LAWS(APH)-2008-11-103] [REFERRED]
DILBAR SINGH NEGI VS. FOOTWEAR DESIGN & DEVELOPMENT INSTITUTE [LAWS(DLH)-2020-10-123] [REFERRED TO]
ZAFAR KHAN VS. COAL INDIA LIMITED [LAWS(CAL)-2009-2-65] [REFERRED TO]
DIOCESE OF TIRUNELVELI C S I VS. CHURCH OF SOUTH INDIA [LAWS(MAD)-2008-8-283] [REFERRED TO]
TINY VS. JACKY [LAWS(KER)-2011-10-42] [REFERRED TO]
KALIMHAIDER SAFI HASAN SAIYED VS. STATE OF GUJARAT [LAWS(GJH)-2016-3-145] [REFERRED TO]
SHYAM SUNDER CHOUDHARI & ANR. VS. KHANDWALA SECURITIES PVT. LTD. [LAWS(MPH)-2009-7-131] [REFERRED TO]
VENUS JEWEL VS. COMMISSIONER OF SERVICE TAX [LAWS(GJH)-2012-5-197] [REFERRED TO]
PATEL KALPESHKUMAR DHARAMSHIBHAI VS. DIRECTOR GENERAL BORDER SECURITY FORCE [LAWS(GJH)-2011-7-122] [REFERRED TO]
CHAND MOHD. VS. STATE OF U.P. [LAWS(ALL)-2017-5-308] [REFERRED TO]
RAJNEESH SINGHAL VS. DIG VIJAY SEEDS PVT LTD [LAWS(DLH)-2012-8-257] [REFERRED TO]
RAHDEY LAL VS. CHIEF ADMINISTRATIO HARYANA URBAN DEVLOPMENT AUTHORITY PANCHKULA HARYANA [LAWS(DLH)-2008-1-1] [REFERRED TO]
SOM SUGANDH INDUSTRIES LTD VS. UOI [LAWS(DLH)-2010-2-30] [REFERRED TO]
GOPAL MISHRA VS. STATE [LAWS(DLH)-2010-2-108] [REFERRED TO]
DENTAL COUNCIL OF INDIA VS. VISWANATH [LAWS(KER)-2017-8-252] [REFERRED TO]
INDIAN MARITIME UNIVERSITY VS. VISWANATHAN [LAWS(KER)-2014-10-298] [REFERRED TO]
SELVIN ABRAHAM VS. PUNJAB ALIAS SIND BANK [LAWS(KER)-2013-6-245] [REFERRED TO]
DAULATSINGH VS. SHYAMSUNDER [LAWS(MPH)-2012-4-151] [REFERRED TO]
MAHESH CHANDRA SINGHANIA VS. GUJARAT NARMADA VALLEY FERTILIZERS CO. LTD. [LAWS(RAJ)-2009-6-27] [REFERRED TO]
RELIGARE FINVEST LIMITED VS. SAMBATH KUMAR A [LAWS(DLH)-2010-7-283] [REFERRED TO]
PREMADASAN VS. STATE OF KERALA AND ICICI BANK LTD. [LAWS(KER)-2007-6-157] [REFERRED TO]
G.E. CAPITAL TRANSPORTATION FINANCIAL SERVICES LTD. VS. DEEPAK BHAVANJI THAKKAR [LAWS(DLH)-2011-3-469] [REFERRED TO]
PAWAN AGARWAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-10-111] [REFERRED TO]
DASHRATH RUPSINGH RATHOD VS. STATE OF MAHARASHTRA [LAWS(SC)-2014-8-5] [REFERRED TO]
SHIVANAND GURUPADAYYA HIREMATH VS. ANIL S/O GANGADHAR HULLUR [LAWS(KAR)-2019-4-95] [REFERRED TO]
HARTAJ SINGH VS. GODREJ AGROVET LTD [LAWS(DLH)-2010-5-128] [REFERRED TO]
EASTERN COALFIELDS LTD VS. KALYAN BANERJEE [LAWS(SC)-2008-3-45] [REFERRED TO]
ALOK DAS VS. UNION OF INDIA [LAWS(TRIP)-2020-8-4] [REFERRED TO]
PREETHA S BABU OF DISTRICT ERNAKULAM VS. VOLTAS LIMITED [LAWS(BOM)-2010-3-194] [REFERRED TO]
GURDIAL SINGH VS. FOOD CORPORATION OF INDIA [LAWS(P&H)-2006-3-639] [REFERRED]
MADHYAMAM BROADCASTING LIMITED VS. ASIANET SATELLITE COMMUNICATIONS LTD [LAWS(KER)-2017-12-78] [REFERRED TO]
V.C.ANILKUMAR VS. MAGMA FINCORP LIMITED [LAWS(KER)-2013-9-31] [REFERRED TO]
RAJCHAND TEA INDUSTRIES VS. HILLGROW TEA PVT LTD [LAWS(MAD)-2006-9-158] [REFERRED TO]
RANJANA VERMA VS. STATE OF JHARKHAND [LAWS(JHAR)-2006-9-10] [REFERRED TO]
RAJENDRA RAMSING GHORPADE VS. SHIKSHAN PRASARAK MANDAL [LAWS(BOM)-2006-7-172] [REFERRED TO]
RAJEEV KUMAR VS. STATE OF U P [LAWS(ALL)-2008-5-100] [REFERRED TO]
M/S. SICAGEN INDIA LTD. VS. MAHINDRA VADINENI & ORS. [LAWS(SC)-2019-1-191] [REFERRED TO]
BOGAN OZA VS. LALITYA KR DAS [LAWS(GAU)-2009-8-26] [REFERRED TO]
NANOTECH P LTD VS. NILKAMAL LTD [LAWS(GAU)-2008-9-9] [REFERRED TO]
BARPETA DISTRICT DRUG DEALERS ASSOCIATION VS. UNION OF INDIA [LAWS(GAU)-2012-8-111] [REFERRED TO]
SARJEET SINGH MAIDHAN VS. UNION OF INDIA [LAWS(GJH)-2011-2-106] [REFERRED TO]
BHAVENDRA HASMUKHLAL PATADIA VS. UNION OF INDIA [LAWS(GJH)-2022-4-1598] [REFERRED TO]
MANOJ KUMAR, S/O LATE SH. NIKKA MAL, R/O E-10, HAKKIKAT NAGAR, SAHARANPUR (UP), SH. AMIT VS. NAVITA CHUG, D/O LATE SH. OM PARKASH [LAWS(HPH)-2012-3-155] [REFERRED TO]
SHRI RAJ KUMAR VS. SHRI SHAMSHER SINGH [LAWS(HPH)-2017-8-110] [REFERRED TO]
SUSHIL AGGARWAL S/O LATE J P AGGARWAL VS. STATE OF U P [LAWS(ALL)-2015-1-45] [REFERRED TO]
GRANDLAY ELECTRICALS INDIA VS. ESS ESS ENTERPRISES [LAWS(DLH)-2011-7-253] [REFERRED TO]
VISHNU SECURITY SERVICES VS. REGIONAL PROVIDENT FUND COMMISSIONER [LAWS(DLH)-2012-2-461] [REFERRED TO]
R S RATHOR VS. UNION OF INDIA [LAWS(GJH)-2011-7-17] [REFERRED TO]
HELCINO ALEIXO FERNANDES VS. MILIND MADHUKAR BHENDE [LAWS(BOM)-2009-4-195] [REFERRED TO]
STADMED PRIVATE LTD VS. INTELLECUAL PROPERTY APPELLATE BOARD [LAWS(CAL)-2013-7-129] [REFERRED TO]
JINRAJ PAPER UDYOG VS. DINESH ASSOCIATES [LAWS(BOM)-2008-11-63] [REFERRED TO]
GALAXY AMAZE KINGDOM LIMITED VS. STATE OF TAMIL NADU [LAWS(MAD)-2012-6-76] [REFERRED TO]
RAJEEV KUMAR VS. STATE OF U P [LAWS(ALL)-2008-6-2] [REFERRED TO]
SAYED MOHD. MASOOD VS. UNION OF INDIA [LAWS(DLH)-2013-11-48] [REFERRED TO]


JUDGEMENT

S.B.Sinha, J. - (1.)LEAVE granted.
(2.)THE appellant herein filed a complaint petition in the court of Chief Judicial Magistrate, Birbhum at Suri being CC No. 339 of 2004 alleging inter alia therein that several cheques of diverse sums issued by the respondent herein had been dishonoured, and, thus, they committed an offence punishable under Section 138 of the Negotiable Instrument Act, 1881 (hereinafter referred to as 'the Act').
The appellant herein entered into a contract with the respondent no. 1 herein (Company) for supply of stone chips. The company used to hand over post-dated cheques to the appellant towards the price of stone chips as also transport, handling, postage and other charges. The Company had issued six cheques of the following description in favour of the appellant: JUDGEMENT_80_JT3_2006Html1.htm

The aforementioned cheques were deposited with "Mayurakhi Gramin Bank" Suri branch but they were returned by the Banker stating "full cover not received". A demand notice was sent by the appellant demanding payment of the said cheque to the respondent in September, 2004. Out of the aforementioned sum of Rs. 35,48,640/- a sum of Rs. 5,33,795/- was paid by respondent no. 4 on or about 15.9.2004. The appellant alleged that a sum of Rs. 30,14,845/- is still due and owing to him from the respondents. The respondents admit the claim of the appellant. They are said to have assured him that the rest of the amount shall be paid, but the same has not been done.

(3.)THE appellant on the aforementioned allegations filed a complaint petition in the court of Chief Judicial Magistrate, Birbhum at Suri which was registered as CC No 339 of 2004. By an order dated 10.11.2004 the Chief Judicial Magistrate upon examining' the appellant on oath took cognizance of the said offence stating.
" Hd Considered Cog Is taken Examined the complainant Musaraf Hossain on S/A A Prima facie case has been made out against the accused persons under Section 138 N.I Act Issue summons upon the accused Persons at once To 3/2/05 for S/R and appear"

The respondents allegedly received the summons sent to them at Kolaghat. Midnapore, West Bengal.



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