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Dishonor of Cheque


Remedies

  1. To file a civil suit

  2. To file a complaint under section 138 of the Negotiable Instruments Act, 1881

  3. To file complaint under section 420 for cheating under the Indian Penal Code

In case a person has filed suits for recovery, he is not precluded from filing a complaint under section 138 of the Negotiable Instruments Act and section 420 of the Indian Penal Code. Both remedies may be simultaneously possible. A civil suit cannot debars the criminal prosecution.



Dishonor of Cheque Back




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