Y VENKATESWARA RAO Vs. MAHEE HANDLOOMS PVT LIMITED
LAWS(APH)-1992-7-7
HIGH COURT OF ANDHRA PRADESH
Decided on July 21,1992

Y.VENKATESWARA RAO Appellant
VERSUS
MAHEE HANDLOOMS PVT. LTD. Respondents


Cited Judgements :-

BANDI PANDU VS. KOLA BALAJI VARMA [LAWS(APH)-2002-8-45] [REFERRED TO]
RBF NIDHI LIMITED VS. STATE OF A P [LAWS(APH)-2002-11-12] [REFERRED TO]
J VIDYA SAGAR L J RAJAM VS. STATE OF AP [LAWS(APH)-2010-4-35] [REFERRED TO]
DEVI SINGH SOLANKI VS. STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-3-82] [REFERRED TO]


JUDGEMENT

- (1.)Heard the learned counsel for the petitioner and the Public Prosecutor.
(2.)This petition is directed under S. 482, Cr.P.C. to call for the records relating to C.C. No. 184/1991 on the file of the VI Metropolitan Magistrate, Hyderabad and to quash the same and direct the learned Magistrate to proceed further as contemplated under Chapter XV of the Code of Criminal Procedure (in brief 'the Code').
(3.)The petitioner filed a criminal case under S. 200, Cr.P.C. against the respondents 1 and 2 under sections 138A and 141 of the Negotiable Instruments Act, 1881. The said complaint was filed under dated 19-2-1991. On the same day the learned Magistrate referred the case under S. 156(3) of the Code to the police for further enquiry; on 20-2-1991 on the basis of the said complaint a crime was registered in Crl. No. 40/91 on the file of P.S. Amberpet; they further enquired into the matter and laid charge sheet against the respondents 1 and 2 which was taken cognizance by the learned Magistrate and while he was proceeding further, alleging that taking cognizance of the case by the Magistrate on a police report is not warranted as per the provisions of S. 142 of the Negotiable Instruments Act, the revision petitioner complainant filed the present criminal petition.
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