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Birla Cotsyn (India) Pvt. Ltd. v/s Wazir Financial Services Pvt. Ltd. & Another


Company & Directors' Information:- BIRLA COTSYN (INDIA) LIMITED [Active] CIN = L17110MH1941PLC003429

Company & Directors' Information:- BIRLA CORPORATION LIMITED [Active] CIN = L01132WB1919PLC003334

Company & Directors' Information:- I SERVICES INDIA PRIVATE LIMITED [Active] CIN = U72900DL2003PTC118851

Company & Directors' Information:- BIRLA FINANCIAL CORPORATION LIMITED [Active] CIN = U65923MH1991PLC060619

Company & Directors' Information:- INDIA FINANCIAL SERVICES LIMITED [Strike Off] CIN = U65921WB1997PLC083511

Company & Directors' Information:- AT FINANCIAL SERVICES LIMITED [Active] CIN = U67190MH2013PLC243267

Company & Directors' Information:- WAZIR FINANCIAL SERVICES PRIVATE LIMITED [Active] CIN = U65900MH1994PTC119565

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- WAZIR FINANCIAL SERVICES LIMITED [Not available for efiling] CIN = U67190TN1994PLC029112

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- INDIA SERVICES LIMITED [Liquidated] CIN = U99999TN1946PLC000976

Company & Directors' Information:- BIRLA FINANCIAL SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U74999MH2015PTC260759

Company & Directors' Information:- SERVICES (INDIA) PRIVATE LIMITED [Active] CIN = U74140DL1996PTC078465

Company & Directors' Information:- F I SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999DL2001PTC113001

    Criminal Application No. 1044 of 2014 & 811 of 2014

    Decided On, 02 February 2015

    At, High Court of Judicature at Bombay

    By, THE HONOURABLE MR. JUSTICE M.L. TAHALIYANI

    For the Applicant: Satyavrat Joshi a/w Sonal More i/b Vidhii Partners, Advocates. For the Respondents: R1, Siddhartha Murarka, Advocate, Ajay Patil, APP.



Judgment Text

P.C.

1. Admit. Respondents waive service of notice. By consent of the parties taken up for final hearing.

2. Heard Mr. Satyavrat Joshi, the learned counsel for the applicant and Mr. Murarka, learned counsel for respondent No.1. Heard Mr. Patil, learned APP for the respondent No.2-State.

3. The applicant is facing trial for the offence punishable under section 138 of the Negotiable Instruments Act along with other accused in criminal case No.3413/SS/2012. After recording statement of the respondent No.1, on oath the learned Magistrate has issued orders directing issuance of process against the applicant and others for the offences punishable under section 138 r/w 141 of the Negotiable Instruments Act.

4. The said order is challenged in the present criminal application. In the first place, it may be mentioned here that the applicant in fact should have gone to the sessions Court by way of revision application. However, that issue is out of consideration because this Court has heard both sides at length. On merits, it is submitted by the learned counsel Mr. Joshi that post dated cheques were issued by the applicant and other accused and, therefore, in view of the judgment of Hon'ble Supreme Court in Criminal Appeal No.830 of 2014 (M/s. Indus Airways Pvt. Ltd. & Ors. v. M/s. Magnum Aviation Pvt. Ltd. & Anr.), the complaint was not maintainable. Before going to the judgment cited by Mr. Joshi, it is necessary to state few facts of the case which led to issuance of summons against the applicants and others. It was alleged by the respondent No.1 that an Inter Corporate loan to the extent of Rs.2 Crores was provided to the applicant and others and that the cheque in question and other cheques were issued for discharging the said liability. This is clearly stated in the complaint at para 3. After dishonour of the cheques in question, the statutory notice was also issued to the applicant and others by the respondent No.1. It is an admitted position that the said notice was not replied by the applicant.

5. In the circumstances, the question that arises for consideration is as to whether the law laid down by the Hon'ble Supreme Court will be applicable to the present set of facts. In the case before Supreme Court, there was an agreement for purchase. The cheques were issued towards advance payment at the time of signing the contract. The Hon'ble Supreme Court observed that, if at the time of entering into a contract, it is one of the conditions of the contract that purchaser has to pay the amount in advance and there is breach of such condition then purchaser may have to make good the loss that might have occasioned to the seller but that does not create a criminal liability u/s. 138 of the Negotiable Instruments Act. It is further observed by the Hon'ble Supreme Court that for a criminal liability to be made out u/s. 138 of the Negotiable Instruments Act, there should be legally enforceable debt or other liability subsisting on the date of drawal of cheque.

6. It can be seen that the facts of the case before the Supreme Court were altogether different from the issue involved in the complaint filed by the respondent No.1 against the applicant and others. In my opinion, the judgment of the Supreme Court is of no help to the learned

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counsel for the applicant. 7. The defence taken by the applicant will have to be established during the course of trial, particularly when even the statutory notice was not replied by the applicant. 8. I do not find any substance in the applications. The application are, therefore, dismissed. 9. Ad-interim order if any stand vacated.
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