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State of Karnataka by CID, Bengaluru v/s Greenbuds Agro Form Limited Company, Mysuru & Others


Company & Directors' Information:- S-FORM INDIA PRIVATE LIMITED [Active] CIN = U45300HR2012PTC045314

Company & Directors' Information:- K. N. C. AGRO LIMITED [Active] CIN = U01500WB2005PLC102657

Company & Directors' Information:- F AND K AGRO PRIVATE LIMITED [Active] CIN = U01111PN1980PTC014563

Company & Directors' Information:- R T AGRO PRIVATE LIMITED [Active] CIN = U15400MH1988PTC122934

Company & Directors' Information:- N M AGRO PRIVATE LIMITED [Active] CIN = U15209DL2000PTC103461

Company & Directors' Information:- K F AGRO PRIVATE LIMITED [Active] CIN = U01132PB1998PTC021937

Company & Directors' Information:- T K M AGRO LIMITED [Active] CIN = U01119TZ2000PLC009159

Company & Directors' Information:- M S AGRO PRIVATE LIMITED [Active] CIN = U01403WB2011PTC163653

Company & Directors' Information:- S K K AGRO PRIVATE LIMITED [Active] CIN = U01110DL2007PTC163157

Company & Directors' Information:- P N AGRO PVT LTD [Active] CIN = U01401WB1992PTC056261

Company & Directors' Information:- B R V AGRO PRIVATE LIMITED [Strike Off] CIN = U15139UP2007PTC034299

Company & Directors' Information:- A A AND A AGRO LIMITED [Converted to LLP] CIN = U01111DL1986PLC025101

Company & Directors' Information:- B. P AGRO INDIA PRIVATE LIMITED [Active] CIN = U15132DL2019PTC357421

Company & Directors' Information:- M Y AGRO PRIVATE LIMITED [Active] CIN = U51221DL2011PTC215043

Company & Directors' Information:- H R D AGRO PRIVATE LIMITED [Active] CIN = U15490PB2006PTC030412

Company & Directors' Information:- C F L AGRO PRIVATE LIMITED [Strike Off] CIN = U01409KA2001PTC028797

Company & Directors' Information:- L K AGRO PRIVATE LIMITED [Active] CIN = U15140MH1998PTC115185

Company & Directors' Information:- H D AGRO PRIVATE LIMITED [Strike Off] CIN = U01111MH1996PTC097451

Company & Directors' Information:- P C L AGRO PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049537

Company & Directors' Information:- A S AGRO PRIVATE LIMITED [Active] CIN = U74899DL1989PTC040467

Company & Directors' Information:- S N N AGRO PRIVATE LIMITED [Active] CIN = U01114JH2016PTC008919

Company & Directors' Information:- R R S AGRO PRIVATE LIMITED [Strike Off] CIN = U15139DL2010PTC209756

Company & Directors' Information:- AGRO PRIVATE LIMITED [Strike Off] CIN = U51101KA1962PTC001475

Company & Directors' Information:- D. J. AGRO PRIVATE LIMITED [Strike Off] CIN = U01112DL1994PTC057414

Company & Directors' Information:- G A AGRO PRIVATE LIMITED [Active] CIN = U01229KL2002PTC015736

Company & Directors' Information:- M K B AGRO PRIVATE LIMITED [Active] CIN = U01100MH1996PTC101802

Company & Directors' Information:- T D K AGRO PRIVATE LIMITED [Active] CIN = U29190BR1991PTC004486

Company & Directors' Information:- S G AGRO PRIVATE LIMITED [Active] CIN = U01122KA1995PTC017091

Company & Directors' Information:- AGRO INDIA PRIVATE LIMITED [Active] CIN = U01407AR2013PTC008381

Company & Directors' Information:- U & V AGRO PRIVATE LIMITED [Active] CIN = U01403TZ2015PTC021823

Company & Directors' Information:- B A B AGRO LTD [Strike Off] CIN = U24231MH1993PLC073114

Company & Directors' Information:- B A B AGRO LTD [Active] CIN = U24233WB1987PLC043179

Company & Directors' Information:- B C M AGRO PRIVATE LIMITED [Active] CIN = U01119WB1999PTC090308

Company & Directors' Information:- K. K. AGRO PVT. LTD. [Strike Off] CIN = U51420WB1987PTC042090

Company & Directors' Information:- H & W AGRO PRIVATE LIMITED [Strike Off] CIN = U01400MH2012PTC238144

Company & Directors' Information:- K D AGRO PRIVATE LIMITED [Converted to LLP] CIN = U15312DL2005PTC131996

Company & Directors' Information:- H R AGRO PRIVATE LIMITED [Active] CIN = U01119PB1995PTC016403

Company & Directors' Information:- C K N AGRO PRIVATE LIMITED [Active] CIN = U01300KL2020PTC064742

Company & Directors' Information:- A Q AGRO PVT LTD [Under Process of Striking Off] CIN = U51209WB2006PTC109930

Company & Directors' Information:- S E AGRO PRIVATE LIMITED [Active] CIN = U52500AP2016PTC103446

Company & Directors' Information:- S U B AGRO PRIVATE LIMITED [Active] CIN = U24129PN2000PTC015404

Company & Directors' Information:- A S G AGRO LIMITED [Strike Off] CIN = U01119HR2004PLC035459

Company & Directors' Information:- T & T AGRO PRIVATE LIMITED [Active] CIN = U01132WB1999PTC090368

Company & Directors' Information:- C L AGRO PRIVATE LIMITED [Strike Off] CIN = U74120UP2012PTC051898

Company & Directors' Information:- P M S AGRO PVT LTD [Strike Off] CIN = U29211PB1994PTC014448

Company & Directors' Information:- B R K AGRO PRIVATE LTD [Strike Off] CIN = U29211PB1994PTC014302

Company & Directors' Information:- R E I AGRO LTD. [Active] CIN = U01111WB1994PLC065082

Company & Directors' Information:- P & S AGRO INDIA LIMITED [Strike Off] CIN = U01403MH2011PLC214782

Company & Directors' Information:- D N D AGRO (INDIA) LIMITED [Active] CIN = U01403PN2011PLC139235

Company & Directors' Information:- L C A AGRO PRIVATE LIMITED [Strike Off] CIN = U01112UP2005PTC029657

Company & Directors' Information:- V M G AGRO INDIA LIMITED [Active] CIN = U01100MP2011PLC026434

Company & Directors' Information:- G D AGRO PRIVATE LIMITED [Strike Off] CIN = U24122UP1993PTC015164

Company & Directors' Information:- P B AGRO PRIVATE LIMITED [Amalgamated] CIN = U26960MH1990PTC057137

Company & Directors' Information:- R A P AGRO INDIA PVT LTD [Strike Off] CIN = U14200WB2006PTC107514

Company & Directors' Information:- G T AGRO INDIA PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC142577

Company & Directors' Information:- F AND K AGRO PVT LTD [Strike Off] CIN = U29248PN1980PTC022759

Company & Directors' Information:- E M AGRO (INDIA) PRIVATE LIMITED [Strike Off] CIN = U02001UP1997PTC022261

Company & Directors' Information:- J S AGRO PRIVATE LIMITED [Strike Off] CIN = U01300PB1993PTC013943

Company & Directors' Information:- A N AGRO PRIVATE LIMITED [Strike Off] CIN = U01119DL1996PTC081855

Company & Directors' Information:- V R L AGRO PRIVATE LIMITED [Strike Off] CIN = U85110KA1999PTC024717

Company & Directors' Information:- P. S. R. AGRO PRIVATE LIMITED [Active] CIN = U24248UP1974PTC004017

Company & Directors' Information:- O N AGRO PRIVATE LIMITED [Active] CIN = U74899DL1988PTC031986

Company & Directors' Information:- K R S AGRO PRIVATE LIMITED [Strike Off] CIN = U01400PN2011PTC141711

Company & Directors' Information:- J K AGRO PRIVATE LIMITED [Strike Off] CIN = U74900PY2011PTC002548

Company & Directors' Information:- W B S AGRO PRIVATE LIMITED [Active] CIN = U01122PB2003PTC025879

Company & Directors' Information:- G T M AGRO PRIVATE LIMITED [Strike Off] CIN = U01100MH2005PTC150816

Company & Directors' Information:- Y K AGRO PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74999DL2013PTC250398

Company & Directors' Information:- N P M AGRO PRIVATE LIMITED [Strike Off] CIN = U15494DL2011PTC214942

Company & Directors' Information:- B L B AGRO PRIVATE LIMITED [Strike Off] CIN = U51200DL2012PTC244511

Company & Directors' Information:- D A AGRO PRIVATE LIMITED [Active] CIN = U74900DL2015PTC288168

Company & Directors' Information:- D. B. AGRO PRIVATE LIMITED [Active] CIN = U01100MP2010PTC025035

Company & Directors' Information:- V V I AGRO PRIVATE LIMITED [Active] CIN = U01100DL2021PTC381324

    Criminal Petition No. 9302 of 2016

    Decided On, 31 May 2021

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE K. NATARAJAN

    For the Petitioner: V.M. Sheelavanth, Advocate. For the Respondents: N. Raghavendra, Advocate.



Judgment Text

1. The State by C.I.D. filed this petition under Section 482 of the Code of Criminal Procedure Code, 1973 (for short, Cr.P.C. ) being aggrieved by the order dated 8-8-2016 passed by the Principal District and Sessions Judge, Mysuru, (hereinafter referred to as Trial Court ) in Crime No.116 of 2013 for having rejected the charge-sheet filed by the Police Inspector, Financial and Vigilance Unit, C.I.D., Bengaluru.2. The petitioner-State is the complainant and the respondents are the accused before the Trial Court. The ranks of the parties before the Trial Court are retained for the sake of convenience.3. The case of the prosecution is that, accused No.1 is the Greenbuds Agro Farms Limited Company and accused Nos.2 to 5 are the Managing Directors and Directors of the said Company. It is alleged that, they have collected investments from the general public and cheated the public up to Rs.12,95,13,433/-. The individual investors have filed complaints before different Police Stations in Mysuru District. The State Government, by its order, appointed the jurisdictional Assistant Commissioner as Competent Authority for the purpose of taking action against the accused under Section 5 of the Karnataka Protection of Interest of Depositors in Financial Establishments Act, 2004 (hereinafter referred to as Act ). Accordingly, investigation has been done and a common charge-sheet came to be filed by the Police Inspector, Financial and Vigilance Unit, C.I.D., before the Trial Court. The Trial Court, by its impugned order, rejected the charge-sheet filed under the Act on the ground that the Police Inspector is not the Competent Officer to file the report or for taking action and hence, the accused were discharged for the offence punishable under Section 9 of the Act. However, liberty was granted to the Investigating Officer to file charge-sheet before the jurisdictional Magistrate for the offences punishable under the Indian Penal Code, 1860 (for short, IPC ), which is under challenge before this Court.4. Heard the arguments of the learned State Public Prosecutor-I for the petitioner-State and perused the records. Learned counsel for the respondents-accused remained absent in spite of granting sufficient opportunities by way of adjournments.5. Previously, this Court dismissed the petition on 12- 6-2020 and later, restored the same on 1-10-2020. At that time, the learned counsel for the respondents appeared and submitted no objection to recall the order. Accordingly, I.A. No.1 of 2020 was allowed and the petition was restored by recalling the order of dismissal.6. The learned State Public Prosecutor-I has contended that as per Section 4 of the Cr.P.C., the Special Court established under the Act is having power to try the offences punishable under the IPC as well as the offences punishable under the Special Law, but the Trial Court misread Section 5 of the Act and committed error in discharging the accused, even though liberty was granted for filing charge-sheet before the Magistrate by ignoring the special provisions of law. Even if the charge-sheet is returned, the question of discharging the accused is illegal. Hence, he prayed for setting aside the same.7. Admittedly, the accused were involved in cheating of depositors, who invested in their Company and they were many complaints filed by the individual investors in different Police Stations of Mysuru District for the offences punishable both under Section IPC, especially Section 420 of the IPC, and Section 9 of the Act. In view of the order of the Government, the Assistant Commissioner was appointed as per Section 5 of the Act for making enquiry and to file report. However, the said report of the Assistant Commissioner, who is a Competent Authority, required to deal with the investments of the Company or other property believed to have been acquired from out of the deposits and to attach the said investments under Section 3 of the Act and to protect the interest of the investors in accordance with the procedure laid down in the Special Act. Section 9 of the Act prescribes punishment for the offence committed by the Company which is liable for punishment of both imprisonment as well as fine. As per Section 18 of the Act, the Cr.P.C. is applicable and the Special Court shall follow the procedure specified in the Cr.P.C. for the trial of warrant cases by the Magistrate, which is nothing but a Judicial Magistrate, First Class or Metropolitan Magistrate. Once the complaint is lodged against the Company for cheating the investors as per Section 154 of the Cr.P.C. before the Police and once the case is registered, the Investigating Officer is required to file charge-sheet against the offenders as per Section 173 of the Cr.P.C. The Special Court has been established for trying the offences committed under Section 10 of the Act. Therefore, the Investigating Officer is required to file charge-sheet before the Special Court established under the Act.8. As per Section 4(2) of the Cr.P.C., all offences under any other law shall be investigated, inquired into, tried and otherwise dealt with according to the same provisions, but subject to any enactment for the time being in force regulating the manner or place of investigating, inquiring into, trying or otherwise dealing with such offences. Such being the case, bifurcating the offences punishable under IPC and Special Law is not correct. Both the offences are required to be tried together by the Special Court established under the Act.9. Though the Trial Court rightly refused to accept the charge-sheet, but committed error in discharging the accused and directing the Investigating Officer to file charge-sheet before the jurisdictional Magistrate. Once the Special Court is established, the question of discharging the accused for the reasons that the charge-sheet is filed by incompetent Investigating Officer does not arise. The Trial Court misread the provisions of Special Act and has not considered Section 4 of the Cr.P.C.10. The Investigating Officer committed mistake in filing common charge-sheet for the various crime registered in different Police Stations which is impermissible. In this regard, the Division Bench of the Delhi High Court in the case of STATE v. KHIMJI BHAI JADEJA (Crl. Ref. No.1 of 2014 dated 8-7-2019) has considered the judgments of various High Courts as well as Supreme Court and held that filing an amalgamated charge-sheet is impermissible. At paragraph Nos.76 and 80, it has held as under:"76. From Chapter XII of the Cr.P.C., it is evident that upon disclosure of information in relation to commission of a cognizable offence, the police is bound to register the FIR. The registration of FIR sets into motion the process of investigation. The same culminates into the filing of the final report by the police officer before the Magistrate. Thus, in respect of every FIR, there would be a separate final report and, there could be, further report(s) in terms of Section 173(8).xxx xxx xxx80. Thus, our answer to question (b) is that in respect of each FIR, a separate final report [and wherever necessary supplementary/ further charge sheet(s)] have to be filed, and there is no question of amalgamation of the final reports that may be filed in respect of different FIRs. The amalgamation, strictly in terms of Section 219 Cr.P.C., would be considered by the Court/ Magistrate at the stage of framing of charge, since Section 219(1) mandates that where the requirements set out in the said Section are met, the accused "may be charged with, and tried at one trial for, any number of them not exceeding three""11. I am in respectful agreement with the view taken by the Division Bench of the Delhi High Court. On perusal of the judgment stated supra, it is clear that, the offences which are similar in nature committed by the same accused within twelve months can be tried together by framing a common charge as per Section 219 of the Cr.P.C., but the question of filing common charge-sheet in multiple crimes or complaints is impermissible.12. In a similar provisions of the Special Act, at Tamil Nadu, the Madras High Court in an unreported judgment in the case of P.S. CHELLAMUTHU AND OTHERS v. THE STATE BY DEPUTY SUPERINTENDENT OF POLICE AND ANOTHER in Crl.O.P. Nos.21711 and 35339 of 2007 dated 4-12-2008 has considered the similar Special Act namely, Tamil Nadu Protection of interests of Depositors (in Financial Establishments) Act, 1997, wherein it has held that in respect of trying the offences by the Special Court and taking cognizance, the Cr.P.C. would apply.13. Similarly, in the Special Act, Section 18 of the Act empowers the Special Court for taking cognizance, trying the accused person by following the procedures specified in the Cr.P.C. The first conviction shall be punishable with imprisonment for a term which may extend to six years with fine and which may be extend to Rs.1.00 lakh and proviso to Section 9 of the Act prescribes that the imprisonment shall not be less than three years in the absence of special and adequate reasons. Part 2 of Schedule-I of the Cr.P.C. prescribes the classification of offences against other laws. If the offence punishable for three years and upwards, but not more than seven years, the offence is cognizable and bailable. The Special Act is silent about offence under the present Act is whether cognizable or non-cognizable. Thereby, the Cr.P.C. is applicable. As per part 2 of Schedule I of the Cr.P.C., the offence under Section 9 is cognizable and nonbailable. That apart, as per Section 18(2) of the Act, the anticipatory bail is applicable, which shows that the offences are non-bailable. Such being the case, the Trial Court came to wrong conclusion that as per Section 5 of the Act, the Police Officer was incompetent to file the charge-sheet. Filing the report by the Competent Authority to the Government is different aspect in respect of returning the money to the investors and protecting the investment made by the accused Company out of the investors amount. So far as punishment in criminal cases is concerned, the Police or Special Police have power to file final report before the Special Court. However, the question of filing common charge-sheet for various complaints filed by the individual investors in different Police Station limits is against the law and the question of filing amalgamated charge-sheet does not arise and it is impermissible under the Cr.P.C.14. Therefore, the State-C.I.D. Police have no authority to file common charge-sheet in different complaints. However, the Investigating Officer has to file separate chargesheet against each crime registered by the Police on individual complaint. Thereafter, the Special Court shall take cognizance of the offences both punishable under the IPC and the Special Act by following the Cr.P.C. and dispose of the matter in accordance with law. So far as on the report of the Competent Authority, it has to be submitted to the State Government and later, the Trial Court on the report of the Competent Of

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ficer to attach or seize the properties and investments under Section 3 of the Act for the purpose of protecting the interests and refunding the money to the investors as per Section 12 of the Act.15. For the reasons stated above, the Trial Court committed error in rejecting the charge-sheet on the ground that the Investigating Officer is not the Competent Authority to file the charge-sheet and wrongly discharged the accused for the offence punishable under Section 9 of the Act and also committed error in directing the Investigating Officer to file the charge-sheet before the jurisdictional Magistrate in respect of the offences punishable under the IPC. Therefore, the impugned order requires to be quashed.16. Accordingly, the petition is allowed. The order dated 8-8-2016 passed by the Principal District and Sessions Judge, Mysuru, in Crime No.116 of 2013 is hereby quashed. Discharging the accused is hereby set aside.17. Further, the Special Court is directed to return the charge-sheet to the Investigating Officer in order to file separate charge-sheet in respect of the each individual complaints and thereafter, the Trial Court shall proceed in accordance with law.Registry to intimate the Trial Court forthwith.
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