SHAH RAMANLAL RITESH KUMAR Vs. SHAH RAMANLAL RITESH KUMAR
LAWS(APH)-1992-2-9
HIGH COURT OF ANDHRA PRADESH
Decided on February 14,1992

NDENT: SHAH RAMANLAL RITESH KUMAR Appellant
VERSUS
SHAH RAMANLAL RITESH KUMAR Respondents




JUDGEMENT

J.Eswara Prasad, J. - (1.)The petitioners are accused in C.C. No. 110 of 1990 on the file of the VII Additional Judicial First Class Magistrate, Vijayawada, for the offences punishable under sections 138 and 142 of the Negotiable Instruments Act, 1881.
(2.)The first petitioner is the company and the second petitioner is the director. According to the complainant, a cheque was issued by the second petitioner for Rs. 15,000 on 8/06/1990, in favour of the first respondent and the said cheque was presented on 19/06/1990, and was returned by the bank on 20/06/1990, with an endorsement "refer to drawer". Presuming that the said endorsement made that the said cheque was issued without necessary funds in the account of the petitioners, the respondent laid the complaint, stating therein that he issued a registered notice dated June 23, 1990, calling upon the petitioners to pay the said amount and the petitioners have failed to pay the amount.
(3.)Learned counsel for the petitioners submits that blank cheques were kept in the custody of the branch manager of the company; on their being misused by the said branch manager, a complaint was launched with the police and F.I.R. dated 24/06/1990, was filed. He further submits that no offence is made out under section 138 of the Negotiable Instruments Act, 1881, inasmuch as the cheque was not returned with the endorsement that "it was returned because of insufficiency of funds standing in the name of the petitioners in their bank account as required by section 138 of the Act."
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