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Ram Chandra Rathi Vs. Sunil Khosla, Jj. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberS.B. Criminal Revision No. 349/82
Judge
Reported in1984WLN(UC)104
AppellantRam Chandra Rathi
RespondentSunil Khosla, Jj.
DispositionPetition dismissed
Excerpt:
.....committed a fraud obtained a huge amount of nearly 3,00,000/- rupees from the complain-there may be other transactions between the parties but it is immaterial le instant case. as such the goods were sent back to the accused by complainant the accused is, thus, retaining both the goods as well as amount of rs. there is a strong prima facie case against him......that the accused received a sum of rs. 2,90, 2906 from the complainant against the supply of goods. the goods which he supplied were not of the agreed quality. as such the goods were sent back to the accused by complainant the accused is, thus, retaining both the goods as well as amount of rs. 2,90,429.06p. his actions prima facie amount to two offences of cheating and criminal breach of trust. it is yet to be seen whether can readjust this amount against the other transactions alleged to have taken place between the parties. it may be mentioned that other transactions, as per allegations in the complaint, were at the stage of negotiation only and no supply of goods had taken place thereunder.6. any how, the allegations made by the complainant and disclosed in evidence do not.....
Judgment:

S.S. Byas, J.

1. Accused Ram Chandra has filed this revision petition against an order of the learned Judicial Magistrate (1), Jaipur District, jaipur dated July 20, 1982 by which cognizance of offences under Sections 6 and 420 IPC was taken and he was summoned to face trial thereunder.

2. Complainant Sunil Khosla, Plant Manager, Indian Fibres Limited, jaipur submitted a complaint in the Court below against the accused for Fence punishable under Sections 406 and 420, IPC. Briefly stated, the legations made therein are that in pursuance to agreement made between 8 parties, the accused sent two wagons of Guar Splits to the complainant in January 1982 and sent the bills and other documents amounting to Rs. 2,90,429 06 p. through bank. The complainant made the payment of e aforesaid amount through bank together with other charges and took e delivery of the two wagons of Guar Splits When the complaint checked the goods, they did not conform to the quality settled between the, parties. The complainant immediately informed the accused. On 22-3-52, I the accused went to the complainant at his factory. The accused asked the complainant to send-back the goods with a promise to replace them by the goods of the quality agreed to between the parties. The complainant accordingly sent back the goods in three trucks to Jodhpur in March, 1932. The accused, however, did not replace the goods nor returned the amount of Rs. 2,90,429. 06p. to the complainant. The accused, thus, committed the offence punishable under Sections 406 and 420, IPC. The learned Magistrate, after conducting an inquiry under Section 202, Cr. PC issueu process against the accused. Aggrieved against the said order, the accused filed this revision.

3. I have heard the learned Counsel for the parties and examined record.

4. Shri J.P. Joshi, appearing for the accused, contended that the dispute between the parties was essentially of civil nature. It was a case of breach of a contract. The proper remedy for the complainant was, therefore, to got to the Civil Court to redress his grievance. In reply, it argued that the accused, by his systematic actions, committed a fraud obtained a huge amount of nearly 3,00,000/- rupees from the complain-There may be other transactions between the parties but it is immaterial le instant case. I have taken the respective contentions into consideration.

5. As per allegations made in the comptaint and the evidence produced by the complainant in the inquiry conducted under Section 202, Cr. PC, it appears that the accused received a sum of Rs. 2,90, 2906 from the complainant against the supply of goods. The goods which he supplied were not of the agreed quality. As such the goods Were sent back to the accused by complainant The accused is, thus, retaining both the goods as well as amount of Rs. 2,90,429.06p. His actions prima facie amount to two offences of cheating and criminal breach of trust. It is yet to be seen whether can readjust this amount against the other transactions alleged to have taken place between the parties. It may be mentioned that other transactions, as per allegations in the complaint, were at the stage of negotiation only and no supply of goods had taken place thereunder.

6. Any how, the allegations made by the complainant and disclosed in evidence do not appear unfounded. It is true that the complainant can sue the accused in the civil side, but this remedy does not absolve the accused from the penal consequences of his action. There is a strong prima facie case against him.

7. For the reasons mentioned above, I find no force in this revision-petition of the accused and the same is consequantly dismissed.


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