KUCHIL KUMAR NANDI Vs. MODI CEMENT LIMITED
LAWS(CAL)-1996-11-6
HIGH COURT OF CALCUTTA
Decided on November 21,1996

KUCHIL KUMAR NANDI Appellant
VERSUS
MODI CEMENT LTD. Respondents


Cited Judgements :-

ABDUL REHMAN M MULGAND VS. MOHAMMAD HASHAN MULGAND [LAWS(BOM)-2005-10-8] [REFERRED TO]


JUDGEMENT

- (1.)Three revisional applications, all preferred under Section 482, Cr.P.C. being Criminal Revision Nos. 2302 of 1995, 2303 of 1995 and 2304 of 1995 have been heard together. These revisional applications arises out of complaint case Nos. C-1695 of 1994, C-1699 of 1994 and C-1694 of 1994, all pending before the Metropolitan Magistrate, 11th Court, Calcutta.
(2.)The petitioner in all the three revisional applications figured as accused in a case under Section 138 Negotiable Instrument Act, hereinafter referred to as the N. I. Act started at the instance of the opposite party in all the revisional applications. The allegations against the present petitioner in the three criminal cases in short is that the cheques issued by the petitioner in favour of the complainant company on different dates for different sums being dues on account of business transaction between the parties were dishonoured by the concerned Bank when presented by the complainant O. P. on the ground "payment stopped by the drawer". Thereafter, the complainant within the stipulated period issued notice on the accused petitioner demanding payment of the sums mentioned in the cheques. The letters were received by the accused petitioner in time but no payment was made. Accordingly, the complainant O. P. instituted the criminal cases against the accused petitioner.
(3.)xxx xxx xxx
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