SHYAM SUNDER JAISWAL Vs. STATE OF UTTARANCHAL AND ANOTHER
LAWS(UTN)-2012-3-120
HIGH COURT OF UTTARAKHAND
Decided on March 23,2012

Shyam Sunder Jaiswal Appellant
VERSUS
State of Uttaranchal and another Respondents

JUDGEMENT

Servesh Kumar Gupta, J. - (1.) BY means of this petition, a prayer has been advanced to quash the charge sheet dated 14.02.2005 giving rise to the criminal case no. 586 of 2005 titled as State of Uttaranchal Vs. Shyam Sunder Jaiswal, pending in the court of Chief Judicial Magistrate, Dehradun. On the basis of FIR lodged by Suresh Chandra Pal on 26.12.2004, after investigation, the said charge sheet was submitted by the police against petitioner Shyam Sunder Jaiswal and the learned Magistrate has taken cognizance of the said charge sheet and asked the petitioner to stand trial for the offence under Section 420, 467, 468 IPC. Having heard the submissions put forth on behalf of either party, it appears that petitioner entered into an agreement with respondent no. 2 Suresh Chandra Pal, to sell his house bearing No. H -186 located in Nehru Colony, Dehradun for a total consideration of Rs. 6,25,000/ -. Later on, the said transaction could not be finalized because petitioner has changed his mind and refused to sell the same. Resultantly, respondent no. 2 demanded Rs. 3,20,000/ -, which he had given to the petitioner in advance, as a consideration for the same. Petitioner issued three cheques bearing nos. 471935, 471936 and 471937 of dated 30.07.2004, 15.08.2004 and 30.08.2004 respectively, each worth of Rs. 1,00,000/ - drawn from State Bank of India, Doiwala Branch, Dehradun with an assurance to respondent no. 2 that the same will be encashed from the Bank on presentation. When respondent no. 2 presented these cheques through his Banker, the same were dishonoured and it came out that above numbered cheques were, in fact, drawn from the cheque book issued to one Amar Singh and the account number, as displayed on each cheque, was never in the name of petitioner and this account of Amar Singh was not having sufficient fund.
(2.) WHEN the said fact of dishonouring of cheques was complained to petitioner, then he again issued four cheques drawn from his Banker Punjab National Bank each valued of Rs. 75,500/ - and these cheques were of dated 11.08.2004, 21.08.2004, 10.09.2004 and 01.10.2004. Out of these four cheques, one of the cheques was issued to one Rajesh Nanda and not to petitioner. It has been argued on behalf of petitioner that one cheque was issued to Rajesh Nanda, at the instance of Suresh Chandra Pal himself. Unfortunately, these cheques were also dishonoured by the Bank concerned on account of 'insufficiency of fund' in the account of petitioner. So respondent no. 2 issued notices under Section 138 of the Negotiable Instruments Act, 1881 (hereinafter called as the 'Act') on different dates through his Advocate Yashpal Singh Pundir. Rajesh Nanda also approached the same Advocate for issuing Notice to petitioner under Section 138 of the Act and separate complaints were filed for default of payment for each cheque under Section 138 of the Act and the details of these four complaints have been stated in paragraph 6 of the rejoinder affidavit. It also appears that petitioner filed separate criminal misc. applications challenging the orders of cognizance passed by trial court asking him to stand trial for the offence under Section 138 of the Act but later on, these petitions were endorsed as 'not pressed' on 06.07.2010 by the counsel for Shyam Sunder Jaiswal and got them dismissed in the High Court.
(3.) PETITIONER has again come up before this Court challenging the impugned order passed on the basis of aforesaid charge sheet. His main contention before this Court is that had there been any act of cheating or fabrication, then he cannot be asked to face two trials at a time because offence, if any, allegedly committed by him was pertained to same transaction of selling of house and issuing of cheques for the same.;


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