Skip to content


Surya Sonal Singh Vs. Directorate of Enforcement Ranchi - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantSurya Sonal Singh
RespondentDirectorate of Enforcement Ranchi
Excerpt:
1 in the high court of jharkhand at ranchi                a.b.a. no. 4278 of 2016   surya sonal singh …… petitioner  versus  directorate of enforcement, ranchi …… opposite party with a.b.a. no. 4285 of 2016   narendra mohan singh …… petitioner  versus  directorate of enforcement, ranchi …… opposite party with a.b.a. no. 4286 of 2016   ankita singh …… petitioner  versus  directorate of enforcement, ranchi …… opposite party coram:  hon'ble mr. justice anant bijay singh ­­­­­­­­­ for the petitioner (s) : mr. abhay kumar singh, sr. advocate   mr. rakesh kumar samrendra, advocate   mr. sameer saurabh, advocate for directorate of enforcement: mr. a. k. das, advocate.....
Judgment:

1 IN THE HIGH COURT OF JHARKHAND AT RANCHI                A.B.A. No. 4278 of 2016   Surya Sonal Singh …… Petitioner  Versus  Directorate of Enforcement, Ranchi …… Opposite Party with A.B.A. No. 4285 of 2016   Narendra Mohan Singh …… Petitioner  Versus  Directorate of Enforcement, Ranchi …… Opposite Party with A.B.A. No. 4286 of 2016   Ankita Singh …… Petitioner  Versus  Directorate of Enforcement, Ranchi …… Opposite Party CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH ­­­­­­­­­ For the Petitioner (s) : Mr. Abhay Kumar Singh, Sr. Advocate   Mr. Rakesh Kumar Samrendra, Advocate   Mr. Sameer Saurabh, Advocate For Directorate of Enforcement: Mr. A. K. Das, Advocate  05/Dated: 07/12/2016    Since all the three anticipatory bail applications arise out of one and the same   case   i.e   ECIR/02/PAT/2009/B   of   2011,   corresponding     ECIR­02/Pat/09/AD(B)   in  which the cognizance has been taken for the offence under section 3 punishable under  section 4 of the PMLA Act, 2002 and the same is pending in the Court of Sri B.K.  Tiwari, learned Special Judge, C.B.I, Ranchi hence these applications are being heard  together and disposed of by common order. Heard learned counsel for the parties. The   petitioners     are   apprehending   their   arrest   in   connection   with  ECIR/02/PAT/2009/B   of   2011,   corresponding   to   ECIR­02/Pat/09/AD(B)   in   which  cognizance has been taken for the offence under section 3 punishable under section 4  of the PMLA Act, 2002. The case of  prosecution,  in  short,  is  that    one  Bipul  Hazra,  Deputy  Director,  Directorate  of  Enforcement,    (Prevention of  Money Laundering Act)  Govt. of  India,  Ranchi Sub Zonal Office, Ranchi had filed supplementary Complaint on 14.12.2011  under section 45 of PMLA punishable under section 4 of the said Act for commission of  offence of money laundering involving  proceeds of crime to the tune of Rs. 4.43 crores  and this Court after taking cognizance of the offence has framed charge in the said  prosecution   Complainant   bearing   No.   ECIR/02/PAT/2009/B   against   Shri   Kamlesh  2 Kumar Singh on 25.09.2012 and matter is pending before this Court. After filing of the  Prosecution   Complaint   dated   14.12.2011,   the   role   of   the   accused   person   and   his  associates into commission of the said offence has been further investigated in the light  of facts revealed in the charge­sheet filed by the CBI subsequently on 26.03.2012 I.e   after   filing   of   the   prosecution   complaint   under   section   45   of   PMLA,   2002   on  14.12.2011. After further investigation, the supplementary complaint dated 14.12.2011  has   been   filed     under   the   contents/facts   of   above   mentioned   complaints   dated  14.12.2011 for the offence of money laundering committed by the accused persons, the  complainant is the authorized person for filing the supplementary complaint in view of  Notification   No.   S.O.1274(E)   dated   13th   September,   2005   issued   by   the   Central  Government   and   Government   of   Indian   Notification   No.   F.N.6/14/2008­ES   dated  10.06.2008 read with addendum dated 4th August, 2012. It is alleged that an F.I.R bearing number 09/09 dated 02.07.2009 was registered  at the police station Nigrani, District­Ranchi against Shri Madhu Koda and others for  the commission of offences punishable under sections 409/420/423/424/465/120B of  the Indian Penal Code read with section 7,10,11 and 13 of Prevention of Corruption  Act. The FIR was filed on the basis of a complaint filed by one Shri Rajiv Sharma vide  complaint   no.   01/09   dated   01.07.2009.   This   case   was   initially   taken   up   for  investigation by the Vigilance Bureau of Ranchi as per order dated 01.07.2009 of the   learned   Special   Judge,   Vigilance,   Ranchi   passed   under   section   156(3)   Cr.P.C.   The  investigations   were   initiated   under   the   provision   of   PMLA     by   the   Directorate   of  Enforcement vide case No. ECIR/02/PAT/2009 dated 08.10.2009 for suspected offence  of money laundering in respect of proceeds of crime generated out of commission of  Scheduled   offences mentioned in Paragraph 1 and Paragraph 5 of part B as well as  part C of the erstwhile Schedule to the PMLA. In this case, Shri Madhu Koda and 8   other persons were arrayed as accused persons. These persons were Shree Binod  Siha,  Vikash   Sinha,   Sunil   Kumar   Sinha,   Sanjay   Kumar   Choudhary,   Dhananjay   Kumar  Choudhary.   All     allegedly   associates   of   Shri   Madhu   Koda   and   Shri   Kamlesh   Singh,  Bhanu Pratap Shahi and Bandhu Tirki, the then Ministers in the Government led by  Shri   Madhu   Koda.   It   is   further   alleged   that     a   Public   Interest   Litigation   (PIL)  3 4700/2008   was   also   filed   in   this  Court   by   one  Shri   Durga  Oraon,   alleging   corrupt  practices by Shri Madhu Koda and others. Another PIL bearing No. 2252 of 2009, was  filed by one Shri Aman Munda, making similar allegations against Shri Madhu Koda,  Sanjay Kr. Choudhary, Binod Sinha and others, seeking directions of the Hon'ble High  Court   for   investigation   by   the   Central   Bureau   of   Investigation   and   the   Income   Tax  Department.   Subsequently,   Directorate   of   Enforcement   was   also   made   one   of   the  respondents in the W.P (PIL) No. 4700 of 2008. It is further alleged that the Complaint No. 01/09 dated 01.07.2009 filed by Shri  Rajiv Sharma, inter alia revealed  that Shri  Kamlesh  Kumar Singh  was elected  from  Hussainabad Assembly constituency in the year, 2005 and held the Public Office as  Minister for Water Resource, Excise, Civil and Food Supplies Departments, Government  of Jharkhand from February, 2005 to January, 2009, while Shri Kamlesh Kumar Singh  was holding the pubic office, charges of the corruption were levelled against him. It  was   alleged   that   he   had   amassed   wealth   disproportionate   to   his   known   sources   of  income, by corrupt or illegal means. The   Vigilance   Bureau,   Ranchi   after   investigation   into   the   allegations,   filed   a  charge­sheet no. 06/2010 dated 28/01/2010 against Shri Kamlesh Kumar Singh for  offences under section 409, 420, 423, 424, 465 and 120B of I.P.C and under sections, 7,  10, 11 and 13(2) read with section 13(e) of the Prevention of Corruption Act, 1988.  The charge­sheet filed by the Vigilance Bureau inter alia alleged that the accused had  acquired illegal assets to the tune of Rs. 1,75,15,918/­ in violation of the above said  sections   of   I.P.C   and   PC   Act.   As   per   charge­sheet,   several   immovable   properties,   in  addition   to   bank   accounts   and   fixed   deposits   were   identified   as   acquired   by   Shri  Kamlesh Kumar Singh, disproportionate to his known source of income.  Subsequently,   this   Court   vide   order   dated   04/08/2011   in   W.P.(PIL)   No.  4700/2008, transferred the investigations in Jharkhand Vigilance Case No. 09/09 to  the CBI for further investigation. In compliance of this order, the Jharkhand Vigilance  Case No. 09/09 was re­registered by the CBI as case No. RC5(A)/2010/AHD/Ranchi.  On the basis of  investigations, the C.B.I also  filed  a charge­sheet dated  26.03.2012   before the Special Judge, CBI, Ranchi. 4 Charge­sheet filed by the CBI further revealed that accused Shri Kamlesh Kumar  Singh   had   acquired   disproportionate   assets   of   the   tune   of   Rs.   5,46,07,597/­  disproportionate sources of income during the period March, 2005 to July, 2009, in his  own name and in the name of his family members while functioning as a public servant  and thus, allegedly committed offences under section 109 of I.P.C and under section  13(2)/read with 13(1)(e) of Prevention of Corruption Act, 1988. The details of income  and expenses by the CBI, during the check period of March 2005 to July, 2009 were  found and mentioned in the complaint petition.  It   is   further   alleged   that   charge­sheet   filed   by   the   C.B.I   and   outcome   of  investigation under PMLA, where certain additional properties have   been identified,  value of properties in the name of each of the accused persons, namely, Shri Kamlesh  Kumar Singh and his HUF (accused no. 1) Shri Madhu Singh, (accused no. 2) and Shri  Surya Sonal Singh­petitioner in A.B.A No. 4278 of 2016, Smt. Ankita Singh­petitioner  in A.B.A.4286 of 2016 and in the name of Smt. Manisha Singh, who has not been made  accuse,   has   been   presented   in   a   Tabular   form,   annexed   to   this   supplementary  Complaint as Annexure A­1 to A­6 and subsequently, a summary of these properties  held   by   them   has   been   provided   as   Annexure­B,   the   total   of   which     comes   to   Rs.   5,83,64,197/­. The said properties have been identified in money laundering and as  such,   provisional   attachment   order   dated   24.07.2013   holding   these   properties   as  proceeds of crime was issued in terms of the provisions of section 5 (1) of PMLA. Investigation in respect of income and properties acquired by Shri Surya Sonal  Singh(petitioner   in   A.B.A.   No.  4278   of   2016),   the   properties   identified   during  investigation conducted by the CBI as well as during investigations under PMLA, which  have been claimed as acquired by Shri Surya Sonal Singh have been detailed in tabular  form. Perusal of this Annexure reveals that Shri Surya Sonal Singh, during the Check  period and thereafter, has  acquired, both immovable and movable properties, (I) value  of   immovable   properties­Rs.1,58,51,003/­   (ii)   value   of   movable   properties­Rs.  6,11,564/­ total Rs. 1,64,62,567/­. During investigation, Shri Surya Sonal Singh had  claimed before the C.B.I, also before the Income Tax authorities that he had acquired   these properties out of following source of income (i) Loan from sister Smit Ankita  5 Singh­(petitioner   in   A.BA.   No.   4286   of   2016)­   Rs.   1   crore   (ii)Business   income   Rs.  11,71,141/­.   It   has  been   further   revealed   that  Shri   Surya   Sonal   Singh   has  paid   an  additional amount of Rs. 77,51,003/­ in the year, 2012 that is after the check period to   complete the  transactions relating to purchase of immovable properties at Vipul Trade  Centre, Gurgaon, having total value of Rs. 1,58,51,003/­ (the remaining amount has  been paid from the funds identified during check period) as detailed at Annexure­4,  and has taken possession of the properties. Response to summons issued under section  50 of the Prevention of Money Laundering Act, 2002/­ (as amended), Shri Surya Sonal  Singh attended this Directorate on 07.09.2011. During his statement, Shri Surya Sonal  Singh stated that he had taken loan of Rs. 1,00,00,000/­ from his sister namely Smt.   Ankita Singh, W/o Shri Narendera Mohan Singh of Mumbai, which was utilized for  acquisition of properties at Vipul Trade Centre, Gurgaon. Shri Surya Sonal Singh also  submitted   copies   of     acknowledgments   of   his   ITRs,   which   did   not   reflect   any   loan  received from his sister.  To   examine   the   truthfulness   of   said   loan,   statement   of   Smt.   Ankita   Singh  (petitioner in A.B.A. No. 4286 of 2016) was recorded under section 50 of the Act on  12.10.2011. Smt. Ankita Singh confirmed that she had given loan of Rs. One crore to  her brother Shri Surya Sonal Singh in two equal installment of Rs. Fifty lacs each on   22.07.2008 and 28.08.2008  after taking loan from her husband, Shri Narendra Mohan  Singh. Further she stated that the said transactions were duly disclsoed in her Income  Tax Returns. During Investigation Smt, Ankita Singh submitted copy of her income tax return  for the Ay, 2009 ­10 and 2010­11 analysis of which revealed that the said loan amount  as contended had not been reflected in the ITRs filed by Smt. Ankita Singh. In   view   of   above   summons   under   section   50   of   the   Prevention   of   Money  Laundering   Act,   2002   (as   amended)   on   02/01/2012   were   issued   to   Shri   Narendra  Mohan Singh (petitioner in  A.B.A. No. 4285 of 2016). In response to said summons,  Shri Narendra Mohan Singh, during recording the statement on 08.02.2012 admitted  that he had given loan of Rs. 1,26,63,000/­ to his wife namely Smt. Ankita Singh for   helping her brother namely Shri Surya Sonal Singh in business. Shri Narendra Mohan  6 Singh also submitted that the said loan was   duly reflected in his return of income.  Regarding the source of funds for extending the loan, it was submitted that the said  loan was for extending the loan, it was submitted by Shri Narendra Mohan Singh that  he was in the business of Real Estate and he ha taken loan/advance from many parties.  He submitted copies of his ITRs for the AY 2009­10 and 2010­11 and relevant bank  statements.  To examine the above say, the bank statements and income tax returns of the  aforesaid three persons were scrutinized during investigation. ITRs filed by Shri Narendra Mohan Singh for the A.Y, 2009­10 (FY 2008­09) on  01/07/2010   during   which   the  said   transactions   have   taken  place,   declaring   a   total  income of Rs. 27,51,970/­ only. As per para 1 of Schedule AIR of said ITR 4, Shri  Narendra Mohan Singh has not reflected any cash deposits aggregating to ten lakh or  more, in any savings account in a banking company  to which Banking Regulation Act,  1949 applied, whereas , as discussed hereinafter, substantial cash deposits to the tune  of Rs. 80 lakhs have been made in one of his accounts. Thus, the declaration made in  the ITR with regard to cash deposit was found to be not only   false but the above  deposits in cash have been suppressed intentionally, so as to disguise the source of  these funds. As per balance sheet, incorporated in the said ITR­4, it appears that no   loan/fund has been reflected as taken as well as given by Shri Narendra Mohan Singh.   Further, item 6 of the balance sheet reveals that there is not entry in respect of any   sundry debtors/creditors  during the year. Thus the submission made by Shri Narendra  Mohan Singh during investigation under  PMLA that he was in real estate business and  he had taken loan from various parties to provide loan of Rs. 1.26 Crore to his wife and   that these transactions were duly reflected in his ITR was not only false but was made   to mislead the investigation with malafide  intent and to save them from legal action. ITRs filed by Smt. Ankita Singh (petitioner in A.B.A. No. 4286 of 2016) for A.Y  2009­10 also revealed that the said transactions with regard to receipt and grant of  loan have not been reflected in the ITRs.  Smt. Ankita Singh has filed her return of income (ITR­1) for A.Y. 2009­10 on  08.07.2010   declaring   income   of   Rs.   4920/­only.   The   column   24   of   the   said   ITR  7 regarding cash deposits aggregating to ten lakh or more in any savings account in a  applied, has been declared as NIL. ITR filed by Shri Surya Sonal Singh for A.Y. 2009­10 and 2010­11 was also made  during investigations.  Shri Surya Sonal Singh has filed his ROI (ITR­3) for A.Y.2009­10   filed on 25/03/2010 declaring total income as Rs. 7,50,118/­ and for A.Y 2010­11 filed  on 31.03.2011 declaring total income of Rs. 1,42,337/­ On   the   other   hand,   the   cash   flow   statement,   submitted   by   Shri   Surya   Sonal  Singh during his examination under PMLA, reveals that he has stated to have taken an  unsecured loan of Rs, one crore from his sister in financial year, 2008­09 relevant to  A.Y. 2009­10 and therefore, the cash flow statement is not reliable and appears to have  been made to justify the transactions which were otherwise suppressed and also to  misled the investigation. In view of above, it is obvious that the explanation of Shri Narendra Mohan  Singh during his statement regarding source of fund and loan of Rs. One crore to Shri   Surya Sonal Singh, through his wife is concocted and false., intended at misleading  the  investigations   .   Further   the   statement   of   Smt.   Ankita   Singh   regarding   loan   to   her  brother is also not matching with the income tax return filed by her. Therefore, the  source of funds which have finally been taken in the books of account of Shri Surya  Sonal Singh is undoubtedly illegal and that is why attempt has been made by all the  persons concerned to give a version so as to project the transactions as genuine. As Shri  Surya Sonal Singh does not have any significant income of his own and the funds in  question   have   finally   reached   his   accounts   to   make   him   and   his   family   the   real  beneficiary of funds, the source of the funds  would obviously  be the  same   family,  which is headed by Shri Kamlesh Kumar Singh, who has been accused of  commission  of offences scheduled to the Act. Further, it is pertinent to mention here that the statement of bank account of  aforesaid   persons   show   dubious   pattern   of   transactions   and   supports   the   above  conclusion. On scrutinizing the bank statement of account number 21536 in the name  of Shri Narendra Mohan Singh, maintained at Samata Sahakri Bank Ltd, Mumbai, it is  revealed that there was a cash deposit of Rs., fifty lacs on 22.07.2008 just before the   8 transfer   of   same   amount   that   is   Rs.   Fifty   lacs,   on   the   same   day   through   cheque  number­620881  to  the  account   of   Smt.   Ankita   Singh   (a/c   no.   21535).  Further,   the  same   amount   stood   transferred   to   the   account   of   Shri   Surya   Sonal   Singh   account  number 036901501633 maintained with ICICI Bank, Shalimar Bagh Branch, Delhi on  the same day that is 22.07.2008 by Smt. Ankita Singh. Again the second installment of loan of Rs. Fifty lacs was given by Smt. Ankita  Singh to Shri Surya Sonal Singh on 28.08.2008 vide cheque no. 615533. The account  of Smt. Ankita Singh has been credited by Rs. 49 lakhs on 26.08.2009, transferred  through the same account number 21536 of a/c no. of Shri Narendra Mohan Singh and  also credited by Rs. One lac by cash on 28.08.2009 together leading to transfer of Rs.  Fifty lacs to Shri Surya Sonal Singh. The pattern of aforesaid transactions is dubious   and the pattern of layering of money in cash can be understood as under; Date;­ 10.05.2008 500/­ 07.07.2008 20,00,000/­ 22.07.2008 50,00,000/­ 11.08.2008 13,05,000/­ Total 83,05,500/­  Total cash deposit as on 28..08.2008 during F.Y 2008­09 in the account of Smt.  Anikta Singh (a/c no. 21535); 30.05.2008 500/­ 28.08.2008 1,00,000/ Total 1,00,500/­ Total cash deposit prior to 29.08.2008 that is the date by which Shri Surya Sonal  Singh has got a total loan of Rs. 1,00,00,000/­ from her sister namely, Smt. Ankita   Singh who, in turn, has stated to have taken a loan of Rs. 1,26,00,000/­ from her   husband   namely,   Shri   Narendra   Mohan   Singh   (as   per   statement   recorded   by   this  directorate) is as under; In the account of Shri Narendra Mohan Singh;­ 83,05,500/­ In the Account of Smt. Ankita Singh ;­ 1,00,500/­ Total ;­ 84,06,000/­ The   above   transactions   reflect   the   dubious   nature   of   deposit   of   cash   in   the  account of Shri Narendra Mohan Singh. The loan amount has neither been reflected in  the ITR of Shri Narendra Mohan Singh nor in the ITR of Smt. Ankita Singh. In the light   of   overwhelming   evidence,   it   is,   therefore   obvious   that   cash   deposits   made   in   the  9 account of Narendra Mohan Singh are not belonging to Shri Narendra Mohan Singh  but it has been deposited in his account for ultimate transfer and use by Sri Kamlesh   Kumar Singh through his son Shri Surya Sonal Singh. Under the circumstances and for reasons detailed hereinafter, it is evident that  the accused person namely, Shri Kamlesh Kumar Singh, Smt. Madhu Singh and Shri  Surya   Sonal   Singh   (petitioner   in   A.B.A.   No.   4278   of   2016,     Smt.Ankita   Singh  (petitioner in A.B.A. No. 4286 of 2016) and Shri Narendra Mohan Singh­(petitioner in  A.B.A.   No.   4285   of   2016)   have   directed   involved   themselves   in   a   process/activity  connected with proceeds of crime and amounting to Rs. 5,83,64,197/­ and thereby  acquired/concealed/used it, as well as projected it as untainted property and hence  committed the offence under section 3 of the PMLA, 2012, punishable under section 4  of the PMLA, 2002. A.B.A. No. 4278 of 2016 Pressing the anticipatory bail application, learned counsel for the petitioner has  submitted that  petitioner is son of Shri Kamlesh Kumar Singh, the petitioner has not  been proceeded  by the C.B.I in its charge­sheet filed before the learned Special Court,  Ranchi. It is further submitted that the  petitioner has been sought to be implicated in  the   complaint   and   summoned   on   the   alleged   ground   that   brother­in­law   of   the  petitioner namely, Narendra Mohan Singh (petitioner in A.B.A. No. 4285 of 2016) had  advanced a loan of Rs. 1,26,00,000/­ to his Ankita Singh(petitioner in A.B.A. No. 4286   of 2016) who had advanced a loan of Rs. One crore to her brother Surya Sonal Singh  (petitioner) who is the son of Shri Kamlesh Kumar Singh. It is further submitted that  after   conducting   enquiries/investigation   a   complaint   in   ECIR/02/PAT/09   was   filed  under section 45 of Prevention of Money Laundering Act, 2002 before the Court of the   learned Ist Additional Judicial Commissioner­cum­Special Court, Jharkhand, Ranchi on  14.02.2011 only against Shri Kamlesh Kumar Singh and on the basis of said complaint  the learned Special Judge, Ranchi took cognizance under section 4 of P.M.L.A against  Shri Kamlesh Kumar Singh on 14.02.2011. It is further submitted that the statements of the complainant stating that Shri  Narendra Mohan Singh had not   reflected the amounts of loan advanced to his wife  10 namely, Ankita Singh in his income Tax Returns, whereas the Income Tax Return filed  by Shri Narendra Mohan Singh clearly reflects that the amount received from third  party as well as the amount advanced to this wife namely Ankita Singh is  reflected in  his Income Tax Return, photo copy of income tax return filed by Shri Narendra Mohan   Singh   is annexed  as  Annexure­5  to   this  application.  It  is  further  submitted   that an   amount of Rs. 50.00 lacs is transferred from the account of Narendra Mohan Singh  being   Account   No.   21535   in   the   name   of   Ankita   Singh   with   the   same   bank   on  22.07.2008. It is further submitted that the Income Tax Returns filed by Narendra Mohan  Singh were put under regular scrutiny under section 143(2) of Income Tax Act. The  income was duly assessed by Tax Assessment Order under section 13(3) of the Income  Tax Act on 30.12.2011.  The receipt was duly considered at the time of assessment and  no irregularity has been found in the scrutiny proceeding, copy   has been filed vide  annexure 9 to this application. It is further submitted that as the case of Narendra Mohan Singh was under  Scrutiny, the case of income tax return filed by M/s Bhavesh Metals Pvt. Ltd, was also  reopened and re­assessed under section 148 of the Income Tax Act. The said  issue of   cash advance to Narendra Mohan Singh by M/s Bhavesh Metals Ltd. was duly verified,  considered and nothing objectionable found. Remaining amount of Rs. 50.00 lacs  was  transferred from the account of Narendra Mohan Singh being Account No. 21536 with  Samta Sehkari Bank, Mumbai to account no. 21535 in the name of Ankita Singh with  the same bank on 22.07.2008. It is further submitted that the said amount was returned by Narendra Mohan  Singh to Dynamic Reality by cheque No. 585368 dated 5.09.2008 drawn on Samata  Sahakari Bank, Mumbai and the same can be ascertained from the bank statement of  Narendra Mohan Singh. The said Ankita Singh being an individual filed her income tax  return. The format of the income tax return does not have any column wherein she was  required to furnish the details of loan received and advanced. However, the same is  duly reflected in the balance sheet attached to the ITR filed by Ankita Singh and the  same has duly been acknowledged by the Income Tax Department. 11 It is further submitted that even the assessment of Ankita Singh was reopened  under sections 148 of the Income Tax Act and it was found that the said entries were  duly reflected and the same can be ascertained from the assessment order   for the  assessment year, 2009­10. The opposite parties have admitted that the petitioner has  shown the entire transaction in his income tax return but the same was not treated to   be reliable by the opposite partied as the aforesaid transactions of Rs. One crore were  not   reflected   in   the   income   tax   return   filed   by   Ankita   Singh   whereas   the   grounds  discussed in the proceeding paragraph clearly indicates that all the transactions were  duly shown in the income tax return of Narendra Mohan Singh and Ankita Singh. Learned counsel for the petitioner has further submitted that the C.B.I has not  treated  the properties of  petitioner as properties  of  Kamlesh  Kumar Singh  meaning  thereby the C.B.I conducted the investigation relating to schedule offence had found  that the properties of the petitioner has not been acquired by generating money from  schedule offence by Kamlesh Kumar Singh and once it has been held then no offence of  money laundering is made out against the petitioner. The C.B.I has submitted charge­ sheet against Kamlesh Kumar Singh and Madhu Singh for the offence under section  109 I.P.C and 13(2) r/w 13(1)(e) of the Prevention of Corruption Act whereas section  109 of the I.P.C is not under the Schedule offence of P.M.L.A and section 13 of P.C Act  has been incorporated as a schedule offence by the Prevention of Money­Launering  (Amendment) Act, 2009 (21 of 2009) w.e.f 1.06.2009  whereas the transactions are of  22.07.2008 and 28.08.2008 and as such the aforesaid transaction will not come under  the   purview   of   Money   Laundering   Act   as   at   the   time   of   transaction   section   13   of  Prevention of Corruption Act was not the schedule  offence and Amendment Act, 2009  cannot   be   given   effect   to.   It   is   further   submitted   that   the   learned   Adjudicating  Authority vide its order dated 17.01.2014 passed in Original Complaint No. 204/2013  categorically held that the properties of the petitioner were not acquired by committing  the offence of money laundering and accordingly excluded all the five units from the  list of properties provisionally attached by the complainant.   It   is   further   submitted   that   Directorate   Enforcement   after   completion   of  investigation  submitted   charge­sheet  and   cognizance  has been  taken  by  the  Special  12 Court. Investigation in this case is complete and during investigation the petitioner has  co­operated in the investigation, so the petitioner deserves the privilege of anticipatory  bail. A.B.A. No. 4285 of 2016 Pressing the anticipatory bail application, learned counsel for the petitioner has  submitted that  the petitioner is son­in­law of Shri Kamlesh Kumar Singh and he has no  involvement in the alleged occurrence  and has not been proceeded against by the C.B.I  in its charge­sheet filed before the learned Special Judge, C.B.I. It is submitted that an  amount of Rs. 50.00 lacs is transferred from the  account of Narendra  Mohan Singh   being Account No. 21536 with Samta Sahkari Bank, Mumbai to account No. 21535 in  the name of Ankita Singh with the same bank on 22.07.2008. The said amount was   received  by   Narendra  Mohan   Singh   (petitioner)  as  an   advance  on  account   of   MoU  entered into with Shri Bhavesh Metals Pvt. Lts for sale of Flat No. 12 on 6th floor,  Jupiter building situated at Veer Ghanekar Marg, Vileparle (East), Mumbai. It is further submitted that the said amount which has been received from M/s  Bhavesh Metals Pvt. Ltd is duly reflected in the balance sheet of M/s Bhavesh Metals   Pvt. Ltd as advance towards purchase of flat and the same can be ascertained from the  copy of balance sheet and copy of income tax return acknowledgment of M/s Bhavesh  Metals Pvt. Ltd. It is further submitted that as the case of Narendra Mohan Singh was under  scrutiny, the case of income tax return filed by M/s Bhavesh Metals Pvt. Ltd was also  reopened and re­assessed under section 148 of the Income Tax Act. The said issue of  cash advance to Narendra Mohan Singh by M/s Bhavesh Metals Ltd was duly verified,  considered and nothing objectionable found. It is further submitted that the amount has duly been returned by cheque to M/s  Bhavesh Metals Pvt. Ltd vide cheque No. 718308 date 09.06.2010 drawn on Samata  Sahakari   Bank   amounting   to   Rs.   20,00,000/­   vide   cheque   No.   723073   dated  17.06.2010 drawn on Samata Sahakari Bank amounting to Rs. 20,00,000/­ and vide  cheque No. 723075 dated 19.06.2010 drawn on Samata Sahakari Bank amounting to  Rs. 10,00,000/­ aggregating a sum of Rs. 50,00,000/­ were paid back as said MoU was  13 cancelled by a deed of cancellation on  08.06.2010  in between petitioner  and    M/s  Bhavesh Metals Pvt. Ltd and the same can be ascertained from the Ledger copy of M/s  Bhavesh Metals Pvt. Ltd in the books of petitioenr alogn with copy of relevant bank  statements. It is further submitted that remaining amount of Rs. 50.00/ lacs is transferred  from the account of petitioner being   Account No. 21536 with Samta Sehkari Bank,  Mumbai to Account No. 21535 in the name of Ankita Singh with the same bank on  22.07.2008. It is further submitted that an amount of Rs. 50.00/­ lacs was received by the  petitioenr from Dynamic Reality   on 23.08.2008. The said amount was received by  cheque being Cheque No. 440267 dated 23.08.2008 in Account No. 21536 of Samata  Sahakari Bank, Mumbai. The said amount was returned by the petitioner to Dynamic  Reality  by   cheque  No.  585368   dated   05.09.2008   drawn  on  Samata  Sahakari   Bank,  Mumbai and the same can be ascertained from the bank statement of the petitioner.  The petitioner had given a loan of Rs.one crore in two installments dated 22.07.2008  and 23.08.2008 after receipt of advances as stated hereinabove. The grant of loan by  the  petitioner  to   his wife was  duly reflected  in his  balance  sheet  as well as in  the   balance sheet of Ankita Singh (petitioner in A.B.A. No. 4286 of 2016). Grant of loan of  Rs. One crore by Ankita Singh to her brother Surya Sonal Singh has also been duly  reflected in the balance sheet of Ankita Singh.   It   is   further   submitted   that   Directorate   Enforcement   after   completion   of  investigation  submitted   charge­sheet  and   cognizance  has been  taken  by  the  Special  Court. Investigation in this case is complete and during investigation the petitioner has  co­operated in the investigation, so the petitioner deserves the privilege of anticipatory  bail. A.B.A. No. 4286  of 2016 Pressing the anticipatory bail application, learned counsel for the petitioner has  submitted that  the petitioner is daughter of Shri Kamlesh Kumar Singh and  she has no  involvement in the alleged occurrence and has not been proceeded  by the C.B.I in its  charge­sheet. 14 It is submitted that an amount of Rs. 50.00/­ lacs is transferred from the account  of Narendra Mohan Singh being Account No. 21536 with Samta Sahkari Bank, Mumbai  to Account No. 21535 in the name of Ankita Singh with the same bank on 22.07.2008.  The said amount was received by Narendra Mohan Singh as an advance on account of  MoU entered into with Shri Bhavsh Metals Pvt. Ltd for sale of Flat No. 12 on 6th Floor,  Jupiter Building situated at Veer Chanekar Marg, Vileparle (East0 Mumbai. The said  amount which has been receive from M/s Bhavesh Metals Pvt. Ltd is duly reflected in  the balance sheet of M/s Bhavesh Metals Pvt. Ltd as advance towards purchase of flat  and the same can be ascertained from the copy of Balance sheet and copy of income  tax return acknowledgment of M/s Bhavesh Metals Pvt. Ltd. It is further submitted that Narendra Mohan Singh had given a loan of Rs. One  crore in two installments dated 22.07.2008 and 23.08.2008 after receipt of advances as  stated hereinabove. The grant of loan by Narendra Mohan Singh to his wife was duly  reflected in his balance Sheet as well in the balance sheet of Ankita Singh. It is   further submitted that grant of loan of Rs. One crore by the petitioner to  her brother Surya Sonal Singh has also been duly reflected in the balance sheet of this  petitioner.  The petitioner being an individual filed her income tax return. The format  of   the   income   tax   return   does   not   have   any   column   wherein   she   was   required   to  furnish the details of loan received and  advanced. However, the same is duly reflected   in the balance sheet attached to the ITR filed by Ankita Singh and the same has duly   been acknowledged by the Income Tax Department. It is further submitted that even the assessment of Ankita Singh was reopened  under sections 148 of the Income Tax Act and it was found that the said entries were  duly   reflected   and   the   same   can   be   ascertained   from   the   assessment   order   for   the  assessment year, 2009­10. It is further submitted that an amount of Rs. One crore is transferred from the  account of the petitioner being account no. 21535 with Samata Sahkari Bank, Mumbai  to the account of Surya Sonal Singh, which was received by the petitioner from her  husband Narendra Mohan Singh and Rs. 50.00 lacs were transferred on 22.07.2008  vide cheque no. 615531 and remaining Rs. 50.00 lacs were transferred on 28.08.2008   15 vide cheque no. 615531 and the same can be ascertained from the ledger account of  the Surya Sonal Singh in the books of the petitioner. C.B.I conducted the investigation  relating to schedule offence and after thorough investigation in relation to the details  mentioned   above   found   that   the   properties   of   the   petitioner   was   not   acquired   by  generating money by committing schedule offence by Sri Kamlesh Kumar Singh. It is further submitted that the opposite party  by exercising the power conferred  under   section  5  of  the  Prevention  of  Money  Laundering   Act  passed  the  provisional  attachment order no. 2/13 on 24.07.2013 and the property of the Surya Sonal Singh  purchased after taking loan from the petitioner as discussed above were also attached   and for confirmation of the said provisional attachment order original complaint no  204/2013 was field by the opposite parties before the learned Adjudicating Authority  under section 8 of the Prevention of Money Laundering Act. It   is   further  submitted   that   the  learned   Adjudicating   Authority  vide  its  order  dated 17.01.2014, passed in Original Complaint No. 204 of 2013 categorically held  that the properties of the petitioner were not acquired by committing the offence of  money laundering and accordingly excluded all the five units purchased by Surya Sonal  Singh from the list of properties provisionally attached by the complainant. It is further submitted that main accused namely, Sri Kamlesh Kumar Singh has  been  granted   regular   bail   by  this   court   in  B.A.   No.  2703   of   2012   and   another   co­ accused namely Smt. Madhu Singh has also been granted regular bail by the this Court  in B.A. No 3602 of 2014.   It   is   further   submitted   that   Directorate   Enforcement   after   completion   of  investigation  submitted   charge­sheet  and   cognizance  has been  taken  by  the  Special  Court. Investigation in this case is complete and during investigation the petitioner has  co­operated in the investigation, so the petitioner deserves the privilege of anticipatory  bail. On the other hand, learned standing counsel for the Directorate Enforcement  vehemently opposed the prayer for anticipatory bail of the petitioners and submitted  that  admittedly the petitioners­ Narendra Mohan Singh and Ankita Singh had filed an  application     seeking   quashment   of   the   proceedings,   however,   this   Court   on   being  16 satisfied that there are sufficient materials constituting  an offence under  Section 4 of  the Prevention of Money Laundering Act, 2002 has  dismissed the said application and  therefore no ground for anticipatory bail is apparently made out. Learned standing counsel for the Directorate Enforcement has further submitted  that accused Kamlesh Kumar Singh while holding the post of Public Servant that is  Minister in the Government of Jharkhand had amassed wealth disproportionate to his  known sources of income by illegal means. Investigation was carried by the Central  Bureau of Investigation in relation to the Schedule Offence that is RC 5(A)/2010­AHD­ R and a charge­sheet has been submitted vide Charge­sheet No. 3, dated 26.03.2012  against Kamlesh Kumar Singh and his wife Smt. Madhu Singh under section 109 of the  I.P.C   r/w   13(2)   and   13(1)(e)   of   the   Prevention   of   Corruption   Act,   1988   with   the  allegation he acquired assets disproportionate to his known sources of income to the  tune   of   Rs.5,46,07,597/­   during   the   period   of   March,   2005   to   July,   2009.   The  Enforcement   Directorate   registered   a   case   vide   ECIR   /02/PAT/09/AD(B)   Dated  08.10.2009 under the provisions of Money Laundering Act, 2002 for the offences of  Money   Laundering   act   as   defined   under   Section   3   of   the   Prevention   of   Money  Laundering Act and punishable under Section 4 of the said Act. After through investigation, a complaint in ECIR/02/PAT/ 09 was filed under  Section   45   of   the   Prevention   of   Money   Laundering   Act,   2002   before   the   Court   of  learned 1st Additional Judicial Commissioner­cum­Special Court, Jharkhand, Ranchi on  14.02.2011 against accused Kamlesh Kumar Singh. Said accused Kamlesh Kumar Singh  was also taken into custody and his statement was recorded. Investigation was carried   out in respect of income and properties acquired by the accused. It was revealed that   said accused had acquired huge movable and immovable properties. Summons were  issued to accused  Surya Sonal Singh  and Ankita Singh  to substantiate the claim of  accused Kamlesh Kumar Singh. However, accused Surya Sonal Singh did not reflect the  loan amount in his Income Tax Returns however accused Ankita Singh confirmed that  she   had   given   loan   of   Rs.1   Crore   to   her   brother   Surya   Sonal   Singh   in   two   equal  installments of Rs.50 Lacs, after taking loan from her husband­ Narendra Mohan Singh.  However,   her   Income   Tax   Return   did   not   reflect   about   such   loan.   However,   said  17 Narendra   Mohan   Singh   admitted   that   he   had   taken   advance   from   his   real   estate  business   and   further   advanced   loan   of   Rs.1,26,63,000/­   to   his   wife   Ankita   Singh.  However, after perusal of his ITR it was concluded that said source of fund and loan   was concocted, false and misleading the investigation. It was further concluded that  said Surya Sonal Singh does not have any significant income of his own and the funds  in   question   have   finally   reached   his   account   to   make   him   and   his   family   the   real   beneficiary of funds, the source of funds would obviously be the same family headed by  accused Kamlesh Kumar Singh. It is further submitted   that on the basis of   the aforesaid allegations in the   instant   case   i.e.   ECIR­02/PAT/09/AD(B)   a   supplementary   complaint   has   been   filed  against   accused   Kamlesh   Kumar   Singh,   petitioner   and   others   alleging   that   the  petitioner and four others are accused being directly involved themselves in a process/  activity   connected   with   the   proceeds   of   crime   amounting   to   Rs.5,83,64,197/­   and  thereby acquired/ concealed/ used it as well as projected it an untained property and  hence they have committed the offence defined under Section 3 and punishable under  Section 4 of the P.M.L.A. 2002. The channeling of money to accused Surya Sonal Singh  was done through the petitioner and the same has also been accepted by the petitioner. At   the   request   of   the     learned   standing     counsel   for   the   Directorate   of  Enforcement,   record   of   Cr.M.P   No.   2686   of   2013   has   been   called   for.   The   learned  standing counsel for the Directorate Enforcement referred to para 14   and 15 of the  order  dated 22.03.2014  passed in Cr.M.P. No. 2686 of 2013 which is quoted below; “14. From perusal of the order passed by the Adjudicating Authority as   contained   in   Annexure­9   to   the   petitioners'   reply   to   the   supplementary   counter­affidavit, it does appear that Adjudication Authority came to the   conclusion for the reason that the CBI having investigated the matter, did   not find any illegality or irregularity in the transaction of Rs. 1 crore took   place  between the petitioner no.1 1, 2 and Surya Sonal Singh and the said   transaction get reflected from the I.T. Returns and balance sheet of those   persons,  but  the  case  of  Enforcement  Directorate  as  has  been  made  out   here, is different, wherein the stand of the Enforcement Directorate is that   when the Enforcement Directorate, after investigation made by the CBI, did   not   find   that   there   may   be   involvement   of   these   petitioners   and   Surya   18 Sonal   Singh,   issued   notice   in   terms   of   the   provisions   as   contained   in   Section   50   of   PML   Act,   in   response   of   which,   it   has   been   stated   by   petitioner no. 2 that she had taken loan from her husband petitioner no. 1   and gave it to her brother as loan. The petitioner no. 2 also admitted that   he had transferred the said amount to the account of his wife after taking   loan, but at that point of time he never disclosed as to from whom loan   had   been   taken.   However,   during   proceeding   of   this   case,   name   of   the   parties has been disclosed  from whom the loan had been taken. In order to   be satisfied with their claims, when the petitioners and Surya Sonal Singh   were asked to produced ITRs. They did not produce  but in case of none of   the petitioners nor Surya Sonal Singh, the factum of aforesaid transactions   get   reflectd   from   their   ITRs.   However,   subsequently,   it   is   said   that   the   balance sheet was filed wherein said reflection of giving and taking loan   has   been   shown   and   under   the   circumstances   when   initially   in   ITRs,   submitted    by   them,   they  had   not  disclosed  about   the   said  transaction,   incorporation  of said transaction in the ITRs, subsequently submitted, and   even   the   balance   sheet   as   per   the   case   of   the   Enforcement   Directorate,   becomes   a   suspicious   documents,   on   which   documents   the   Adjudicating   Authority has placed his reliance. 15. Further case of the Enforcement Directorate seems to be that when the   claim   was   laid   by   petitioner   no.   1   that   he   has   taken   loan   from   M/s   Bhawesh Metal and M/s Ketan Metal, the documents submitted by those   firms never disclosed any loan from M/s Bhawesh Metal and M/s Ketan   Metal, the documents submitted by those firms never disclosed any loan   being   given   to  petitioner   no.  1.  However,  subsequently,  some  documents   were placed showing advancement of the loan to the petitioner no. 1, but   those documents in view of the case of the Enforcement Directorate become   quite suspicious. In that even, any finding  recorded by the Adjudicating   Authority   would   not   be   binding   and,   thereby,   order   passed   by   the   Adjudication Authority, would have no adverse effect upon the case of the   Enforcement Directorate whereby the  petitioners are being prosecuted for   commission of the offence under section 3 of the PML Act.” Learned   standing counsel for the Directorate of Enforcement has also filed a  copy of order dated 01.05.2014  passed by the Appellate Tribunal, Prevention of Money  Laundering Act, at New Delhi whereby   both the parties were directed to maintain  status quo  regarding the order dated 17.01.2014 passed in original complaint no. 204   of 2013 in provisional attachment order dated 24.07.2013 during the pendency of the   19 appeal.   Learned   standing   counsel   for   the   Directorate   Enforcement   has     further  submitted that   petitioners are accused of being involved in the activities connected  with   the   proceeds   of   crime   in   the   instant   case   and   further   tried   to   misdirect   the  investigation, so considering all these facts, the petitioners do not deserve privilege of  anticipatory bail. Having heard the arguments  of the learned counsel for the petitioners, learned  standing counsel for the  Directorate Enforcement, having gone through the scrutiny of  the   documents   produced   on   behalf   of   the   parties   and   the   pleadings   made   in   the  anticipatory   bail   applications     of   the   petitioners,   material   produced   by   the   learned  standing counsel for Directorate Enforcement, following admitted facts emerges that  the defence taken  in the instant anticipatory bail applications for grant of anticipatory  bail have earlier also been taken in the Cr.M.P. No. 2686 of 2016 for quashing the order  taking cognizance by the court below which has not been accepted by this Court  that  the loan was given by Ankita Singh to his brother Surya Sonal Singh and the said  Cr.M.P was dismissed, so taking  all these facts and also the fact that  the prosecution  prima facie has been successful in proving the following facts (i) the predicate crime   (ii) tainted property, and the property purchased. Section 24 of the Money Laundering Act which provides; “Burden of proof.­ in any  proceeding relating to proceeds of crime under this Act;­  (a) in the case of a person charged with the offence of money­laundering   under   section   3,   the   Authority   or   Court   shall,   unless   the   contrary   is   proved,   presume   that   such   proceeds   of   crime   are   involved   in   money­ laundering, and  (b) in the case of any other person the Authrotiy or Court, may presume   that such proceeds of crime are involved in money­laundering.” So taking  all   these facts, I am not inclined to grant anticipatory bail  to  the  petitioner   Surya Sonal Singh (in A.B.A. No. 4278 of 2016) and petitioner­Narendra  Mohan Singh(in A.B.A. No.4285 of 2016). Accordingly, their prayer for anticipatory is  hereby rejected. They are directed  to  surrender before the trial court     within four  weeks from the date of this order and pray for regular bail which shall be considered   by the trial court in its own merit. 20 So far anticipatory bail application on behalf of the petitioner­Ankita Singh(in  A.B.A. No. 4286 of 2016) is concerned,  taking the fact of provision under section 437  Cr.P.C  which makes provision  for consideration of bail to the person under the age of  16   years  or  is   a   woman   or  is  sick  or   infirm  and   also   the   fact  that   investigation  is  complete,   prosecution  report has  been  submitted,  cognizance  has been  taken,  I   am  inclined to grant anticipatory bail to the petitioner­Ankita Singh in (A.B.A. No.4286 of   2016. Accordingly,  petitioner­Ankita Singh in (A.B.A. No.4286 of 2016) is directed to  surrender in the Court below within four weeks from the date of this order and in the   event   of   her   arrest   or   surrender   the   Court   below   shall   enlarge   the   above   named  petitioner   on   bail   on   furnishing   bail   bond   of   Rs.   25,000/­   (Rupees   twenty   five  thousand), with two sureties of the like amount each to the satisfaction of   Sri B.K.  Tiwari, learned Special Judge, C.B.I, Ranchi in connection with  ECIR/02/PAT/2009/B  of 2011, corresponding to ECIR­02/Pat/09/AD(B), subject to conditions as laid down  under Section 438(2) of the Cr.P.C and also subject to further condition that one of the  bailers shall be local resident of Ranchi district and another bailor must be government  servant. It is further directed that petitioner Ankita Singh shall deposit her passport, if  any, before the Trial Court and she will physically present before the trial court as and  when   directed.   If   she   wants   exemption   from   appearance,   she   will   inform   the   Trial  Court in advance. The petitioner shall not leave country without prior permission of the  trial court.   Let a copy of this order be handed over to the learned standing counsel for the   Directorate Enforcement and let a copy of this order be sent to the concerned Trial   Court through FAX.                            (Anant Bijay Singh, J.) Satyarthi/­


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //