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Vishwas Concrete Products Private Limited, Represented by its Managing Director B.R. Vishwas v/s Srinivas Enterprises Private Limited, Represented by its Directors Prabhakar Reddy & Thyagaraj Gurava Reddy & Others


Company & Directors' Information:- VISHWAS CONCRETE PRIVATE LIMITED [Active] CIN = U26956KA2010PTC052128

Company & Directors' Information:- VISHWAS CONCRETE PRODUCTS PRIVATE LIMITED [Active] CIN = U45200KA2011PTC061802

Company & Directors' Information:- P P PRODUCTS PVT LTD [Active] CIN = U32305WB1991PTC051091

Company & Directors' Information:- K K PRODUCTS LIMITED [Active] CIN = U31300DL1991PLC045521

Company & Directors' Information:- K B PRODUCTS PRIVATE LIMITED [Active] CIN = U51909MH2007PTC169627

Company & Directors' Information:- B 2 B CONCRETE PRIVATE LIMITED [Active] CIN = U51432GJ2005PTC047376

Company & Directors' Information:- K G PRODUCTS PRIVATE LIMITED [Active] CIN = U51909PB2007PTC031201

Company & Directors' Information:- S S P PRODUCTS PRIVATE LIMITED [Active] CIN = U22110WB1974PTC210201

Company & Directors' Information:- M L B PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040990

Company & Directors' Information:- M M PRODUCTS LIMITED [Strike Off] CIN = U28994DL1992PLC050955

Company & Directors' Information:- M P K PRODUCTS PVT LTD [Active] CIN = U26919AS1994PTC004183

Company & Directors' Information:- G K PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043260

Company & Directors' Information:- N R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51109AS1998PTC005561

Company & Directors' Information:- C L PRODUCTS INDIA LIMITED [Active] CIN = U51909DL2002PLC116975

Company & Directors' Information:- K. S. A. PRODUCTS PRIVATE LIMITED [Active] CIN = U51220PB2014PTC039023

Company & Directors' Information:- D. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U52320DL2011PTC213508

Company & Directors' Information:- R S PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036603

Company & Directors' Information:- R R PRODUCTS PRIVATE LIMITED [Active] CIN = U24249HR1999PTC034291

Company & Directors' Information:- I G PRODUCTS PRIVATE LIMITED [Active] CIN = U74999WB2012PTC183503

Company & Directors' Information:- R K CONCRETE PRODUCTS LIMITED [Converted to LLP] CIN = U99999MH1996PLC102011

Company & Directors' Information:- J S R PRODUCTS PRIVATE LIMITED [Active] CIN = U31908DL2007PTC170841

Company & Directors' Information:- C F C PRODUCTS PRIVATE LIMITED [Active] CIN = U28129DL1998PTC095531

Company & Directors' Information:- G & G CONCRETE PRODUCTS PRIVATE LIMITED [Active] CIN = U45205KA2012PTC064472

Company & Directors' Information:- B.R. ENTERPRISES PRIVATE LIMITED [Active] CIN = U51397MH2001PTC134172

Company & Directors' Information:- SRINIVAS ENTERPRISES PRIVATE LIMITED [Active] CIN = U45205KA2012PTC062001

Company & Directors' Information:- S R M CONCRETE PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U26943TN1996PTC034224

Company & Directors' Information:- VISHWAS CORPORATION INDIA LIMITED [Strike Off] CIN = U45209TG2011PLC077720

Company & Directors' Information:- M S PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055125

Company & Directors' Information:- B R PRODUCTS PRIVATE LIMITED [Active] CIN = U31909DL1999PTC100727

Company & Directors' Information:- S K CONCRETE PRIVATE LIMITED [Active] CIN = U36999WB2004PTC099352

Company & Directors' Information:- S P B PRODUCTS LIMITED [Active] CIN = U51909DL1996PLC082631

Company & Directors' Information:- G K D PRODUCTS PRIVATE LIMITED [Active] CIN = U15431WB1998PTC086840

Company & Directors' Information:- M B R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17111WB1993PTC060806

Company & Directors' Information:- C M V CONCRETE PRIVATE LIMITED [Active] CIN = U74120MH2013PTC239596

Company & Directors' Information:- P D PRODUCTS PRIVATE LIMITED [Active] CIN = U23201DL2000PTC108462

Company & Directors' Information:- S K M PRODUCTS PRIVATE LIMITED [Active] CIN = U18101DL1998PTC093415

Company & Directors' Information:- H R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1978PTC009183

Company & Directors' Information:- V S PRODUCTS PRIVATE LIMITED [Active] CIN = U36900DL2008PTC185445

Company & Directors' Information:- CONCRETE ENTERPRISES PRIVATE LIMITED [Active] CIN = U52100MH2007PTC174890

Company & Directors' Information:- H K PRODUCTS LIMITED [Active] CIN = U51900GJ2015PLC085457

Company & Directors' Information:- S R K PRODUCTS PRIVATE LIMITED [Active] CIN = U51221KA1989PTC010032

Company & Directors' Information:- G M PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC044687

Company & Directors' Information:- V T N PRODUCTS PVT LTD [Active] CIN = U51109WB1996PTC080094

Company & Directors' Information:- W S T Q PRODUCTS PRIVATE LIMITED [Active] CIN = U31300DL1999PTC102655

Company & Directors' Information:- J M K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24246OR2005PTC008446

Company & Directors' Information:- P. S. CONCRETE PRIVATE LIMITED [Active] CIN = U26954OR2008PTC010348

Company & Directors' Information:- R N REDDY ENTERPRISES PRIVATE LIMITED [Active] CIN = U74900TN2010PTC077914

Company & Directors' Information:- G S T PRODUCTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U31909TN2006PTC059575

Company & Directors' Information:- BR G ENTERPRISES PRIVATE LIMITED [Active] CIN = U24100DL2009PTC195496

Company & Directors' Information:- S M P PRODUCTS PRIVATE LIMITED [Active] CIN = U25200DL2009PTC190965

Company & Directors' Information:- S N S PRODUCTS PRIVATE LIMITED [Active] CIN = U15490DL2005PTC142749

Company & Directors' Information:- U B PRODUCTS PRIVATE LIMITED [Active] CIN = U51224DL2002PTC116457

Company & Directors' Information:- A AND A PRODUCTS PRIVATE LIMITED [Active] CIN = U21098MP2004PTC017128

Company & Directors' Information:- V J PRODUCTS PRIVATE LIMITED [Active] CIN = U36900GJ2011PTC065252

Company & Directors' Information:- S AND A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51311DL1991PTC042938

Company & Directors' Information:- S AND G PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL1982PTC014843

Company & Directors' Information:- VISHWAS ENTERPRISES LIMITED [Strike Off] CIN = U51909CH2000PLC023543

Company & Directors' Information:- B P PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24241WB1999PTC089499

Company & Directors' Information:- D AND P PRODUCTS LIMITED [Amalgamated] CIN = U99999MH1951PTC008422

Company & Directors' Information:- S D H PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U55204KA2006PTC040734

Company & Directors' Information:- V M PRODUCTS PRIVATE LIMITED [Active] CIN = U24100DL2014PTC266679

Company & Directors' Information:- E C A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U27209TN1987PTC014022

Company & Directors' Information:- G S PRODUCTS LIMITED [Strike Off] CIN = U25191UP1989PLC010483

Company & Directors' Information:- A R K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24231UP1978PTC004606

Company & Directors' Information:- S. M. PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17299DL1966PTC004634

Company & Directors' Information:- R. M. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U74999MH2017PTC298120

Company & Directors' Information:- BR CORPORATION INDIA PRIVATE LIMITED [Active] CIN = U74999TN2012PTC088932

Company & Directors' Information:- P & Q PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL2014PTC269162

Company & Directors' Information:- H T PRODUCTS PVT LTD [Strike Off] CIN = U29266WB1981PTC033424

Company & Directors' Information:- PRODUCTS (INDIA) LTD [Strike Off] CIN = U31901WB1961PLC024991

Company & Directors' Information:- M PRODUCTS & CO PVT LTD [Strike Off] CIN = U51909WB1956PTC023215

Company & Directors' Information:- VISHWAS AND COMPANY LIMITED [Dissolved] CIN = U99999MH1941PTC003402

Company & Directors' Information:- CONCRETE INDIA PRIVATE LIMITED [Dissolved] CIN = U99999MH1959PLC011428

    Criminal Appeal No. 352 of 2018

    Decided On, 30 August 2019

    At, High Court of Karnataka

    By, THE HONOURABLE MR. JUSTICE B.A. PATIL

    For the Appellant: Krishna Pratap Singh, S.V. Giridhar, Advocates. For the Respondents: --------



Judgment Text

(Prayer: This Criminal Appeal is filed under Section 378(4) of Cr.P.C praying to set aside the judgment dated 29.01.2018 passed by the XXVI ACMM, Bengaluru, in C.C.No.24275/2014, acquitting the respondent/accused for the offence punishable under Section 138 of Negotiable Instruments Act.)1. This appeal is filed by the complainant being aggrieved by the order dated 29.1.2018 passed by the XIV Additional Small Causes Judge and XXXIX Additional CMM(SCCH-10), Bengaluru dismissing the complaint for default.2. I have heard the learned counsel for the appellant. Since the accused has not appeared before the Court below the complainant-appellant herein had filed a memo for dispensation of notice to the respondent-accused and in view of the said memo, notice to respondent was dispensed with vide order of this Court dated 22.11.2018.3. It is the submission of the learned counsel for the appellant that the appellant filed a private complaint under Section 138 of N.I. Act. The case was pending before the XXVI Additional CMM Court, Bengaluru. The said Court took cognizance of the offence and registered the case in CC.No.24275/2014. Thereafter, notice was issued to the accused, but the said notice was not served on him. The order sheet dated 2.6.2015 shows that RPAD was unserved and again the case was posted for taking steps. It is his further submission that on 16.1.2018, the said case was transferred to Additional CMM, SCH-10 by virtue of the notification and the said fact was not within the knowledge of the complainant- appellant herein and as such he has not appeared before the Court below and the Court below without giving full opportunity and by violating the principles of natural justice has erroneously dismissed the complaint on 29.1.2018. It is his further submission that he has paid PF and RPAD covers and in spite of the same, the notice has not been served on the accused. The Court below has wrongly observed that the complainant has no interest to proceed in the matter and no sufficient reasons are made out to adjourn the case. On that ground, the complaint has been dismissed. He further submitted that if the said complaint is not registered, the complainant may be put to greater hardship. On these grounds, he prayed to allow the appeal and to set aside the impugned order and requested to remand the matter back to the Court below for fresh consideration.4. I have carefully and cautiously gone through the submissions of the learned counsel for the appellant and perused the typed copy of the order sheet which is made available before this Court by the leaned counsel for the appellant and also the certified copy of the entire order sheet.5. The entire order sheet indicates that a private complaint was registered before the XXVI Additional CMM Court, Bengaluru and time and again it is adjourned for service of notice on the accused. But on 16.1.2018 as per notification No.ADM.1.19/17, dated 20.11.2017, the said case has been transferred SCH.10 ACMM, Bengaluru. Thereafter the said case has been called before the Court on 25.1.2018. Again it was adjourned to 29.1.2018 for taking steps. on 29.1.2018, the impugned order came to be passed dismissing the complainant for default.6. The contention taken up by the appellant appears to be just and proper. Admittedly, the said case has been transferred and only by giving one opportunity to the complainant, on the next date of hearing, the complaint has been dismissed. The principles of natural justice have not been followed by the Court below. Though the case has come up for the second time on 29.1.2018 the Court below has come to the conclusion that the complainant has no interest to proceed with the matter. But the order sheet discloses the fact that PF and other material have been furnished for issuance of the notice to the accused. Under such facts and of the circumstances of the case, I feel that one more opportunity has to be given to the complainant in this behalf.7. In the light of the above discussio

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n, the appeal is allowed. Impugned order of the Court below, dated 29.1.2018 is set aside and the matter is remanded back to the Court below to proceed in accordance with law by giving full opportunity to both the parties.The complainant-appellant herein is directed to appear before the Court below without awaiting further notice of the trial Court on 23.9.2019 and he has to take immediate steps to serve the notice on the accused- respondent.
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