w w w . L a w y e r S e r v i c e s . i n



M/s Bhangu Trading Company & Another v/s Surjit Singh (Dead) Through Lrs.


Company & Directors' Information:- G-TRADING INDIA PRIVATE LIMITED [Active] CIN = U52100DL2008PTC228572

Company & Directors' Information:- IN TRADING PRIVATE LIMITED [Active] CIN = U51399DL2003PTC119199

Company & Directors' Information:- B H TRADING PRIVATE LIMITED [Active] CIN = U51909MH2005PTC151768

Company & Directors' Information:- P AND CO TRADING INDIA PRIVATE LIMITED [Strike Off] CIN = U18101KL1999PTC013423

Company & Directors' Information:- S. SINGH AND COMPANY PRIVATE LIMITED [Active] CIN = U51100MP2010PTC025020

Company & Directors' Information:- S. SINGH AND COMPANY PRIVATE LIMITED [Active] CIN = U70100MP2010PTC025020

Company & Directors' Information:- TRADING CORPN PVT LTD [Active] CIN = U67120KL1942PTC001187

Company & Directors' Information:- SINGH AND CO PVT LTD [Strike Off] CIN = U36101PB1982PTC005152

    Criminal Appeal Nos. 808-809 of 2018 (Arising from SLP (Crl) Nos. 4687-4688 of 2018)

    Decided On, 02 July 2018

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE KURIAN JOSEPH & THE HONOURABLE MR. JUSTICE SANJAY KISHAN KAUL

    For the Appellants: Vipin Kumar Jai, Advocate. For the Respondents: M.K. Dua, Chandeep Singh, Advocates.



Judgment Text

Kurian Joseph, J.

Leave granted.

2. The appellants are before this Court aggrieved by the conviction and sentence under Section 138 of the Negotiable Instruments Act, 1881. Learned counsel appearing for the original complainant, the respondent(s) herein, submits that subsequent to the judgment of the High Court the parties have settled their disputes and the cheque amount has been received.

3. In the peculiar facts and circumstances, we are of the view that since the parties have settled the disputes, to do complete justice, the disputes should be given a quietus, subject to appropriate terms.

4. Accordingly, these appeals are allowed and the conviction and sentence imposed on the appellant(s) is set aside. The appellant(s) are directed to pay an amount of L10,000/- (Rupees Ten Thousand) as costs to the State Legal Services Authority, within a period

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of three weeks from today. 5. Pending applications, if any, shall stand disposed of.
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