AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Supreme Court Judgments


Latest Supreme Court of India Judgments 2018

Subscribe

RSS Feed img






M/s. Bhangu Trading Company & ANR. Vs. Surjit Singh (D) through LRS.

[Criminal Appeal No (S). 808-809/2018 arising from SLP (CRL) Nos.4687-4688/2018]

KURIAN, J.

1. Leave granted.

2. The appellants are before this Court aggrieved by the conviction and sentence under Section 138 of the Negotiable Instruments Act, 1881. Learned counsel appearing for the original complainant, the respondent(s) herein, submits that subsequent to the judgment of the High Court the parties have settled their disputes and the cheque amount has been received.

3. In the peculiar facts and circumstances, we are of the view that since the parties have settled the disputes, to do complete justice, the disputes should be given a quietus, subject to appropriate terms.

4. Accordingly, these appeals are allowed and the conviction and sentence imposed on the appellant(s) is set aside. The appellant(s) are directed to pay an amount of Rs.10,000/- (Rupees Ten Thousand) as costs to the State Legal Services Authority, within a period of three weeks from today.

5. Pending applications, if any, shall stand disposed of.

.......................J. [KURIAN JOSEPH]

.......................J. [SANJAY KISHAN KAUL]

NEW DELHI;

JULY 02, 2018.


Latest Supreme Court Judgments Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys