SYED RASOOL AND SONS Vs. AILDAS AND COMPANY
LAWS(APH)-1992-9-6
HIGH COURT OF ANDHRA PRADESH
Decided on September 30,1992

SYED RASOOL AND SONS Appellant
VERSUS
AILDAS AND COMPANY Respondents


Cited Judgements :-

UPOHAR INTERNATIONAL PVT LTD VS. STATE OF A P [LAWS(APH)-1996-10-112] [REFERRED TO]
SWAROOP VEGETABLES PRODUCT INDUSTRIES LTD VS. VINDHYA SOYA LTD [LAWS(MPH)-1994-11-8] [REFERRED TO]
SWAROOP VEGETABLES PRODUCT INDUSTRIES LIMITED VS. VINDHYA SOYA LIMITED [LAWS(MPH)-1994-11-2] [REFERRED TO]
MALLIKARJUN TRADERS SINDHANUR VS. B PANDURANG SETTY [LAWS(KAR)-1995-12-38] [DISTINGUISHED]
G EKANTAPPA VS. STATE OF KARNATAKA [LAWS(KAR)-1996-9-9] [REFERRED TO]
CHELLAKKANNU NADAR VS. SIMON [LAWS(MAD)-1993-9-70] [REFERRED TO]
DADA SILK MILLS VS. INDIAN OVERSEAS BANK AND BANKING COMPANY SURAT [LAWS(GJH)-1994-7-25] [REFERRED]
ARUNBHAI NILKANTHRAI NANAVATI VS. JAYABEN PRAHLADBHAI [LAWS(GJH)-1999-7-4] [REFERRED TO]
S K D LAKSHMANAN FIREWORKS INDUSTRIES VS. K V SIVARAMA KRISHNAN [LAWS(KER)-1995-1-3] [FOLLOWED ON]
KISHORILAL RAMNATH DHOOT VS. ROOTS AND HERBS PVT LTD [LAWS(BOM)-2007-4-110] [REFERRED TO]
HARSHIVINDER SINGH VS. BHAGAT TRADING CO [LAWS(P&H)-1997-5-47] [REFERRED TO]
K CHELLAKKANNU NADAR VS. CHENKAL M R SIMON [LAWS(KER)-1993-9-19] [REFERRED TO]
KISHAN LAL VS. KRISHNA SALES [LAWS(RAJ)-1996-7-1] [REFERRED TO]
S.V. Rajendra Singh VS. M/s Lahari Recording Co. Pvt. Ltd. [LAWS(KAR)-1997-7-103] [REFERRED TO]
JOGINDER SINGH GALTA VS. RAKESH KUMAR [LAWS(HPH)-1997-9-17] [REFERRED TO]


JUDGEMENT

G. Radhakrishna Rao, J. - (1.)These two criminal petitions are filed under section 482 of the Criminal Procedure Code for quashing C.C. No. 143 of 1992, on the file of XI Metropolitan Magistrate, Secunderabad, and C.C. No. 481 of 1991, on the file of the II Additional Munsif-Magistrate, Tirupathi.
(2.)The accused in C.C. No. 143 of 1992, on the file of the XI Metropolitan Magistrate, Secunderabad, are the petitioners in Criminal Petition No. 689 of 1992, while the accused in C.C. No. 481 of 1991, on the file of the II Additional Munsif-Magistrate, Tirupathi, is the petitioner in Criminal Petition No. 967 of 1992. Respondent No. 1 in both the criminal petitions are the complaints in C.C. No. 143 of 1992 and C.C. No. 481 of 1991, respectively.
(3.)These petitions have come up for hearing before this Bench on a reference made by our learned brother, Iyyapu Panduranga Rao J., in Criminal Petition No. 967 of 1992, and by one of us (i.e., G. Radhakrishna Rao J.) in Criminal Petition No. 689 of 1992.
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