Filing of Suit for Recovery of Money and Complaint U/s 138 NI Act No Ground to Quash Cheating Case

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The Supreme Court has observed that mere filing of the suits for recovery of the money and complaint filed under Section 138 of the N.I. Act by itself is not a ground to quash the proceedings against the accused in a criminal breach of trust/cheating case.

 In this case, the High Court had quashed the proceedings against the accused in a cheating/breach of trust case mainly on the ground that in view of the agreement entered between the parties, there is a novation of the contract between the parties. Another ground for allowing the petition filed by the accused was that, the complainant had already filed a civil suit for recovery of advance paid by him for a sum of Rs.9 crores (Rupees Nine crores) and that he has filed complaint for offence under Section 138 of the Negotiable Instruments Act, 1881.

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While allowing the appeal, bench comprising Justice R. Banumathi and Justice R. Subhash Reddy observed that whether there is novation of contract or not and the effect of such entering into the contract is a matter which is required to be considered only after trial but not at the stage of considering the application under Section 482, Cr.P.C. It further observed:

The bench also observed that breach of trust with mens rea gives rise to a criminal prosecution as well. It said:

 “In a given case, whether there is any mens rea on the part of the accused or not is a matter which is required to be considered having regard to the facts and circumstances of the case and contents of the complaint etc.”.

Source:Livelaw.com