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A T Narayana Gowda vs K C Subbaraya S/O K Chinapayya on 5 November, 2008

Karnataka High Court
A T Narayana Gowda vs K C Subbaraya S/O K Chinapayya on 5 November, 2008
Author: K.Ramanna
it; THE HIGH COURT 0? KARNATAKA AT BANGALORE
fiATi3D 'I'H§S THE 5TH DAY 0;? NGVEMBER, 2t:ga2:'j««.._T'~V--VV
EEFGRE 9  V" "

ma HQNBLE MR.JUSTI{_Z}E.Ii_ RA:q§AN;§;a;g.  "

cxflar. APPEAL  15?63}'2£70 $     A'

BETWEEN:

A T NARAYANA GOWDA
AGED AEGUT YEAIE

R/A ATE-EULI

AGALAGONDIPOST

KOPPATALUICL   , V'  
cmCKMANGALQR'5.p1sIR1'cT' -1: _'  1  APPELLANT

(By ;;s,u;=;AI;>'as' H R SA'IH'1'AP'AL )
Arm; V . 'V

K {.jS§JBEARAYA' ~  V' V'

 V   . .. ..... .. N

A£';EE} ABOUT' 

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L"-JsgIAJt;;i,I1~q*:"2;2-1;-ix'::.? Li"

AGALA CORT}? OS?
KOPFA '}_"A Llffi

' . V CE{iC£ZI~4;}NGAi£}I€E; DESIRICT  F1135-»PUN{)ENT

V' ' '  j .. (33: says : "£8 MAHABALESHWAR & s K SI-ETIY, ADV}

CRLA. FILEI} Ujfi 3738 CREE?' FRAYING 350 $5137!' ASIDE THE

   (:11? ACQUTITAL 'OT. 3-9-2095 PA$ED BY THE

C.}.(]R.[}N.) & }'1v1FC,SRH~JGERI,. Ha: C'CZ.NO.165g'0}, ACQUITIING "mm

'V RESPONDENT~ACCUSED FOR Ti-E OFFENCE 13/ U/S 138 OF NLACT.

E’->

THIS APPEAL CQMING on FOR Di(3TA’I’ENG J:,:v§3{:;M_Bm

THIS DAY, THE COURT DPZLIVEREZD ‘THE FQLLOW1N,f3;_ 4’ » ‘ L. V.

iQ

The appellant} complainant cémé’ . ,,

appeai chaiierzging the judgiifiéhi V-iérdcx L’

JMFC Srifigcri in Q_.C.No.}f{i:’§/’?4D{3.,§ &;as.c«..1 _ Q3209-2005
acquitfing thc 1″CS'{3{}I1(vié’i’TlV:’3: jfci’. fliigc; mmishabls under

Section :33 of z~:’..{. 4:31;: respondm-t for

the abtzjvé” 0:fi:E’:i1v::e7″–ai1{i ‘tihéct the responécnt. to pay
doub1é”Atl1£:4«;:h::qué ‘ame1ir2§

2. ‘Ii;I;;r: bv;:*i¢f -fa-é..*,s: ‘xfisftlze cast: of the appellant. herein is

2 thJfgt;’«:hc; a ‘}§i’iva.t§:¢cv;oxx1p1ajnt before tbs triai court against

‘ –.rm~:};g{3::1{§~f.§fit._for the offence plmisbable unclcr Section 138

‘cf. i’=¥’.’i.v’A$iI’L:ai:{iV’vSecfion 420 of IPC, c:0ntez1ciing that during

th€44″Lf-;s§.wéé:}c of January 2001 the accusedlrcspondcnt has

., is’suzcd iil1& cheque bearing N(}.313(}83, dated 11-06-*2GO1 for

R:*$§.5A,88,917«O0 drawn 033 Kaznataka Bank Ltd., Jayapura,

u ‘Kappa taluk, in discharge tbs amount due by him, when tbs

saié cheque presented for encashme-ni the same came to bc

dishonoured with enclcnrsenzent “lnsuficient Fmldsf “The

cheque is reported to be lost” and “payment stogspaaféi

Drawer”. Therefore the appellant got issueti ~

dated 18-06»-2001 cailing upon thc_,mspQnd§:4ij”f u V’

the cheque amount, but 1:116 respokldfiiii §a_ic;i~

izssucd untcnabk: reply: 1{en¢e–.._V;he Vp2:ivaMte–.V: ”

compiaint against the 1*csponci_§i1ui'{.V the.’a§<§_f§':sai:£il ofiencs.
T0 prove his case t11eVa1:.).'pcH2§;1t;Vj_g@;t' as PW.1 and

also exan1i11e:d,_two v¢–i1;13w.§':S':§.ui=:;'9V&' got. marked

docun5;§z1t:3– I On the othcr hand the
mspoxzdémté' as D,W.1 and 3150

cxaxgzificd o*&1ér., _V7'i.7's7itI;V1};":3sc::s as £).W.2 to 8 and got marked

E39. 1 is 7. '1' he hial court after going through

A the argumcnts ef counsci for both the

pa:L?ies,___v'ac;§.i:ittcd the respo11::ie3::t far the offence punishabic

u . " ' — VV * Z Secfion 138 of NJ . Act, hence fhti

complainant has come up with this appcttai.

3. Admjttadiy the cheque in question came to be

dishonourcci when §3I’€$(‘:I}ifid for cncashmcnt, fuxfher there

is no dispute that thfi appellant has ”

mandatory provisicrns of the Act before

According tr) appellant the

question towarcis repaymcfli lcgfiily debt. ” L’

Ofcourse under the N ,1 :_Act _;;§resQ1in1;fti(31; §avaiLab1e
in favour of the comphifigint iSS116d the
cheque towards debt mad
the burden the same. In the
instant mspondcnt herein is

that 11¢ AV jchcqutz in question to the

appeflazfii ihcré recoverable debt under thc-;

saznej,’ that $4.:-, lsvrzysiv ihe:: “=’:h;éq11c in questien along with other

” ” 3t5Lq1ii:¢&’che(«1fi€$5.« ami cheque leaf and smrcral other

While he was iravefling by bus from

Hé1:7–§1ad3;. Sflugmi Via, [Kaiasa and in that raspe-:2: he

‘–=. -mgcd”ésompiaint before the Kama Polio»: station as per

if is his further cam that afmr receipt {If copy csf legal

nfiéticc-:]Ex.P.8 11$ filed complaint Ex.D.ff’> against this

appsflani in rsspsect of illegal possession of the cheque in
g

“x

arid E)-.:.D.7 medi(;i%ag’ bank of the:
hospital 1€specti*g&}}f. ufigxtz complaint
Liodged by $16 menfionetd the
flumberéf with ether chcqufi
1111II1?Z)t?X’$. 4′ . A’ Z 2

h1x3’i.ig1iA iii: §§;”occ€dh1gs the écfensc taken by

flat: ifzspéiidént is ceiiéistsnt and there is corr0″b0rati{)n sf

iiwcra naming piaced 033. record by the

app£:*}jVa11tV.£<–:f " Estiifiputc these documcmts produccd by the

xfispendefii, the stand of that: appellant. that all thcastt

« do<::ufi;:nts are ce11co<.::r:d cannot ht: accepted, especiafly in

' iiviiziisz Gf E§x.D.} dated 14–O5~2G{}Z which is a lztttcr Written by

u tha complainant to time: respendeni: Where 1:16 dtzmandad E116:

facts bef-are court is fatal to the case cf thct apg¢flé2£i1§§"Vfl.';h¢

itnzrdcn cf proof on the accused to rebut —

appetllantf ccmpiainant is less unfiéi' NZI.

has primawfacie shown heibre t he: .1313"

pleaded by the comp}ainant.Vi3_vL"i':Q_t f1’ct-;;t’ i1; :;3 é*;2§{fIi€:it£fit ts?”

rebut 81$ evidence 9? “a:ié{.._t13€rr:%a;fL”:r ifis for the
complainaut to prove ‘éasé Liifceésezzabls doubt, but

in 1136 instant case: féiiieci to dischargé

his 11′-I£”D7A.:?’tE’ court that the

msgwfixifini ‘ .. offence punishable under
Section ofvNV.’: v1e1aa’ ‘€d from angle 1 do 11:)’:

gonad in iritxtztfere with the orcier of acquittal

V pas scd_ {E3 court.

this appeal is difimimed as devoid merits.

Sd/-~
Iudge

-ggp

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