ASGAR ALI Vs. STATE OF UTTARAKHAND
LAWS(UTN)-2013-4-46
HIGH COURT OF UTTARAKHAND
Decided on April 06,2013

ASGAR ALI Appellant
VERSUS
STATE OF UTTARAKHAND Respondents

JUDGEMENT

ALOK SINGH, J. - (1.) COMPLAINANT has preferred this appeal challenging judgment and order dated 08.07.2010 passed by fourth Additional Judicial Magistrate, Haridwar whereby the Magistrate was pleased to dismiss the complaint filed by the complainant (appellant herein) under Section 138 of the Negotiable Instruments Act, 1881 (for short 'the Act) and acquitted the respondent no. 2, herein.
(2.) BRIEF facts of the present case, inter alia, are that respondent no. 2 had taken Rs. 60,000/ - from the complainant on 26.05.2005 with a promise to refund the same within four months; in lieu thereof respondent no. 2 had handed over a postdated cheque of 26.09.2005 of the State Bank of India, Ranipur Branch bearing no. 701243 of Rs. 60,000/ - under his signature with a promise that on tendering the same, the same would be encashed; complainant had submitted the cheque so issued by the respondent on 06.10.2005, however, the same was dishonoured due to "insufficient fund". Complainant had issued a demand notice dated 14.10.2005, which was received by respondent no. 2 on 18.10.2005, however, respondent no. 2 failed to make payment of the cheque within the prescribed period. Thereafter, appellant filed a complaint before the Magistrate, who recorded his statements and before the trial court, appellant had proved the dishonour slip as well as the demand notice.
(3.) I have heard Mr. Jagdish Singh Bisht, learned counsel for the appellant, Mr. H.O. Bhakuni, learned Brief Holder for the State and Mr. Deepak Sharma, learned counsel for the respondent no. 2 and have carefully perused the record. Respondent no. 2 appeared before the trial court in the witness box. During his cross examination he admitted that on 25.11.2008, he had moved an application before the court below to the effect that he would pay the entire amount of cheque to the complainant on or before 15.01.2009; he has also admitted his signatures on the cheque, in question.;


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