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Starkey Laboratories India Pvt Ltd. v/s Sanjay Gujral

    CRL.L.P. No. 492 of 2017

    Decided On, 24 September 2019

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE VIBHU BAKHRU

    For the Petitioner: Vikrant Pachnanda, Advocate. For the Respondent: ---------



Judgment Text

1. The petitioner has filed the present petition, inter alia, seeking leave to appeal against an order dated 30.03.2017 passed by the learned Metropolitan Magistrate, thereby rejecting the petitioner’s complaint under Section 138 of the Negotiable Instruments Act, 1881.

2. The petitioner’s complaint related to the dishonour of a cheque (No.00054 dated 09.10.2014 drawn on Bank of India, Dilshad Garden branch for a sum of Rs. 2,00,000/-). It is stated that the said cheque was issued by the respondent at the beginning of their business relationship in the year 2011 as a security.

3. The petitioner claims that it is in the business supplying hearing aids and had supplied the said products to the respondent. The petitioner stated that as on 11.10.2012, a sum of Rs. 1,49,569/- was outstanding against the respondent.

4. It was the respondent’s case that their accounts had been settled as he had returned certain products, which had been supplied to him and the credit for the same had not been accounted for.

5. The undisputed facts are that the petitioner was in possession of a blank cheque furnished by the respondent.

6. As per the books of the petitioner, a sum of Rs. 1,49,569/- was outstanding as on 11.10.2012. However, the petitioner waited for over two years to fill an amount of Rs. 2,00,000/- in the said blank cheque and deposited the same. According to the petitioner, the amount of Rs. 1,49,569/- had increased to Rs. 2,16,247/- as on the date of depositing the cheque, on account of interest calculated at the rate of 24% per annum.

7. The trial court had noted that there was no contract or arrangement whereby the respondent had agreed to pay any interest.

8. In the aforesaid view, the petitioner had been unable to establish that the cheque of Rs. 2,00,000/- had been issued by the respondent against any such liability. Even if it is accepted that the sum of Rs. 1,49,569/- was due from the respondent as on 11.10.2012, as deposed on behalf of t

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he petitioner, the liability of Rs. 2,00,000/- was not established. 9. The view taken by the trial court is a plausible one and thus no interference is called for by this Court. Accordingly, the petition is dismissed.
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