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Sri Suresh Bhat vs The Mangalore Catholic on 9 January, 2009

Karnataka High Court
Sri Suresh Bhat vs The Mangalore Catholic on 9 January, 2009
Author: Jawad Rahim


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E535 ‘§’*r1’E EEGH CSEERT G? KARNATAKA AT

amen THIS “ma W am 0? JANUARY 2:;3’*e9 .’ _

samaz _ A X
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Tfiis Peiitim: taming an far Admissicr:

Ceurt: rnada tfm fzzliowingz

The cerwitteé accused is

juégmént in Cri.A.£’-is.252i.’£0’§’3:{“r§.ate§”S,5.2.§i’§-§ fiie k %

cf the iudge, Fast Track ‘i’v$§*{‘:§}a¥’é’:**.;-=.~_,. ..5ai<si1§:*sa
Kannada, cenfirminfi i:.'C,?'i€}.2258/2C}§6

$21 the fiié (sf tifsfé 3fv€Fg;"'(2:'?v3afi:$9airsre, canviciing

Eiim fs:*t%§TeTeffeneég%;;a;%n;g%;aab:ékLméer seétierz 133 cf the

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Tfié m"'a?;§;é}v* ii Eiisted fair' aéirfiissiesfi. After fifififié, it

vésf~.if§%:earf5;..3:é§*;:§ttéfi arzci taken up far firzai fii$fiQ$é§ by

L .?;,;:'.z2'='2'T::'s;§r:%"é%'_~%:mi§j"é.iées.

3,,..__" "§"::é"a? Fafifiéfiééfii-héfiii seuéht ';Z1¥'€¥SEfii.ii5fi3¥'i of tfie

V "':;»v.st;%?t:%¢e;*:t=~–:"V:'f<:zr the affence aurawaabie under Secticm 138 cf

. Ta:%:*esé%;:, Ass: on ihé fifémifié that fifié Damafiar stacwéa, its

…::§stcrner had been cmeratifia fine accmmt and in discharge

fivxl,

:2? E-':53 iéabéiity is the bank, éF"¥§§'f"S€§ theme f§@.§G__2§a$G

éatéé Z9.3.2§G5 in its favéur which was éssaea' tc_4v%3§j?':'{_Ti§.y

'the aciameé,

4. A3 itwameéar Gewda §a’g&(:__in §i:z’锑::§i§a=,:’£i@ ‘%zas’3:v

éfifiifzffiéfi $2 in favcur sf the bank, it

iazsrse arzé crediteé the ame&%fi;~.\;;§v&’?e5’V’ uz*:fiéf i~%§e=…ci§é:t:ué

is £533 aiceuni cf Bamédar «.._V_’§’E’2tu s §i ;i._CQ§§5i?’éfl’ tfie

iiiééifié $2′: éuasiiéfi far’*–5:}2′:si’e:’gei2:§§§é’:*s._;j;$i;a=%_ tha fifiéfifié 9%”:

zfiféfiéfiiéfifift ta ifée ‘aazrficwajs; fi;’s5%f:’»;”;i*£::%’i.;j:*-,§a=.¥”u’1,v’:?’é*:’ imsufficienéy

of 3%-lI¥’§§.3f”‘§§’§~,§.Lj;S.£:§§3§.”‘~.E§§é’fi””§’§?’%§1E bank enfiaraameni,
the aééiisfsééf wasi~VI’:aAz3f§féé{:. }%:*g é statniéry fiéiifié, but he
faiéeé ta :§=:’:~7:_;r;iiy’ ifiéiffi Atir3’1&=§é:’:”2a:’zc:?s madé théreifi.

[i 355, _ R3V§fi§¥1§’C$E§.S&’Eff attéarz on thege $6133 cf f&iiS, the

‘:;§s*:*:£2§;aE2f:§t*’=~aésia§.é’ gifesenieé 3:’: whicfi tégrsizarafie wag takan

=33; hiéeé j§:?i’§§;_§_:fivé::ai Magistrate am the amused was sat is

T_tr§aE.” zrfirm’ the mat, csrzaiéering the &’*v:”?§€¥”‘i€e sf P.’v’v’.3.

V’ f§é;sI駧1 Quadfas far the ceerrzpiaifiant ané the décumeziia

éé;§r:?é§y cheazze E:a<.?1, bank Efiéfiffiéméfii E'::.P2, mstai

Vhéiéznswieégemefit E::<.P5, 'iaarreed triai Jiasdge fétmé tfie

542,

atfiiéfiéd guiiiy. He ameaieesi the $335 fiuégméfit if}

Cfi.Sa.?\£fi.2S2;'ZQi'f? bat mi Téafififfaiiéi :3? the evrid»-zer:vc;;g5e ,_ t%3V_e

i'~X'g3i'3e§E3'€E Céurt $50 fcurzfi ':19 'r'é3SG£": is interfeiié'w§*I:_%:.jié;:€.é:_ _

triaé Clesgwfs finéifig. Thus, agairzsi fietifs " v.

he is in ravisiéra.

5. ‘fie ieafrxed Ceu;’z§é_¥_v”‘*~f§::r fi”‘2’éV ::>.é_tifé:%r:«%&j:*~–rsai:’:uié r L’

sasbmit mat fir: ihe ififiiéfii €3§$,._u§’A¥fJ._€3’iZz»éiii1§..it’E:fi§$E=§¥’$ a$ if
tha acéuseé haci issueé “::i:éés:u’7a_ its fievwda, which
cfieaue WES rezaeiyefi ir::yA”ii1’eiE;a§’§::.,f-.§%éf’.ti§§:’.v§é§*:$< had faiied
'iii': estabiish.'tV?§'are%¥j:§;-§s~vfiefiaé iiréfifiééficn béfiween the
acc223e:*Z_a::.;a'– §Q%§5'§§,' r-ééatifig ié which fiié cheque

Efiéfis igéazézfi Hé §:3b'§75;§is f§:«Va}'tV as heié in {me §é€§S§i':%*E'3 3% 'me

_ :i'2i§'&:§g§&:’:*,é”éé:: it arzd the acéuseé. It haé aim rm:

_e;:i3§§§s§’s&§ aacemabie eaiifieiécé that there was mafia?

_”.’_ t’:i$;4:’rs~ie§c’:i€::1 béfwééfl the étfizijfiéfi and fiarrsczéar wwfia.

-*£’£~’:féfef$ré, the fiféfififfififiéfi avafiabie 122152? Sétfififi 139 sf

‘ the $6.1. Act that the ¢’:’1:a:=.-we was iSSi3&§ ‘rewards mi or £21

M

Bsamééar Géwtia. As Efiéifzfii suah evééersce, {he aziztuséd

{“336 net exibiaifi urséer wfiat circumstances, the chgmzé

Lsrzdér hig gignature had sjasseé cs”: t0 the ha::fif’S..»_T’ef

Esamcdar Eewdam Ha 635 mi: dégpute Either .

sheave fir issuance 5? the sameirz ._fave_u%”é’f§’.’;’;*:a’:”:’:t:dai~i_

isewfia. Aii ihai is urged at f;i'”1é:v*.’:~’.«i§E.fIg’;A€~;.:¥

uniasfi tirzé trafisattian beiweéffithe aéiszfiseé 2:%.ifi6.i._B–a.:?:’re:iciar » ‘

{sawéa was iawfui, frje che:§.¥.iév._:eL;ifi ‘:*:a%:_§’!afy}?e beer:

arsdérséfi in favaur cf t”im”T£’:+.a’rf:Li:;;.;.V’ ; ‘fi*a ér}é’i.js rm Sléiigiéfiififi

rraaiariai evidence; fiiacfzfi”fizifti?:a_”a:t%:i3$é;i3:’.~”fiéfczre the triai

Ceurt 5s:’é% a1s-iks1fi駒§éa.’é’*:§f*:’ai ééfiiéfiar Gewfia was net 3
wayee :i’r:éé:«;r.’ i’r’:c=:_t’%§’§a:»r:§i:~é_ t::.jthé chéaue wag mt iS$i3é§ by
we a c:_use§””i~;ra_iE:é.i%*:’z$:*::”:é~f siatefi by the ccmpiainant.

‘v%–Vieweé””‘frém any éfifiié, I {is net find am:

._.§§”$Vfi¥’;§’;”;£”:’£§’¥”.’j,* ‘u_§:iF’¥’vu3i§3:é_ .fifi3iYS¥§ cf eviderzce es? the Cfifitfiifiiéfi

:*éa¢:§%edv.i%§§’ §.?;% friai Cézzrt arid affirméé hy the Awéiiaie

*-.Csm’i.” J13′: ti-“ae réfiuit, I firm? rm fééfiéfi is irzierfere with

the fififiiififi éf fiza friai Cassi er the Afifiéfiafé Court

0:5 Eiié Eéfiiéfiflé imgasefi an we acmsefi besiause bath the

iréaf 3:15 Amipaiiaie Csurts have meréiv fiirécieé the

M;

X.

accused is 2333:’ the amctmt urxéer the theme

ammmt has beer: iffiiiéfiéé as fine Ea additiozi

amount.

Cfififiéfiiiéfitiy, the Rfivifiiéfi iis. f;H’4ew’e.\;’e2~7,’ ‘Va~t___ti<::§.= T

raa:.:e$t made by the iéaffiéfi -fg:GL¥fi§Efi fGF t%':"e 'jj;::e%;:_iiio_};1ef',

the ar::¢u$eci is granted two fi'§ué=23xt h$f iirfia ':fie:fi;§sii the
ameufit as abmze, de?_VAé'::'s;«';§i:'z'":§.__'»t}.Ai'*ée_améuiit if any
dewsitefi by h%n1__i:*a afiyi..5Qf'_ti3é.v4V:{3ci'urf$,'fié3';:§$' fif ibis Calm,

frsm the éate i_'ef' cf 3'Eefiiz..§f*V't'i1i~;a»'6réér.

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