Main Search Premium Members Advanced Search Disclaimer
Cites 18 docs - [View All]
The Indian Penal Code
The Code Of Criminal Procedure, 1973
Hridaya Rangan Pd. Verma And Ors vs State Of Bihar And Anr on 31 March, 2000
Japani Sahoo vs Chandra Sekhar Mohanty on 27 July, 2007
Sirajul & Ors vs The State Of U.P. & Anr on 6 July, 2015

Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Gujarat High Court
Bavchandbhai Dahyabhai Patel vs State Of Gujarat & on 20 April, 2017
                  R/CR.MA/19007/2014                                                 ORDER




                   IN THE HIGH COURT OF GUJARAT AT AHMEDABAD

              CRIMINAL MISC.APPLICATION (FOR QUASHING & SET ASIDE
                                  FIR/ORDER) NO. 19007 of 2014

               [On note for speaking to minutes of order dated 06/04/2017 in
                                       R/CR.MA/18228/2016 ]

         ==========================================================
                      BAVCHANDBHAI DAHYABHAI PATEL....Applicant(s)
                                       Versus
                         STATE OF GUJARAT & 1....Respondent(s)
         ==========================================================
         Appearance:
         MR.KISHORE PRAJAPATI, ADVOCATE for the Applicant(s) No. 1
         MR SUNIL M AGRAWAL, ADVOCATE for the Respondent(s) No. 2
         MS NISHA THAKORE, APP for the Respondent(s) No. 1
         ==========================================================

          CORAM: HONOURABLE MR.JUSTICE J.B.PARDIWALA

                                         Date : 20/04/2017


                                          ORAL ORDER

By this Note for speaking to minutes filed by the applicant of the  Criminal Miscellaneous Application No.19007 of 2014, it is prayed that  while disposing of the main matter, in one of the connected matters, the  interim order was continued for a period of two weeks, whereas in his  case, the interim order has not been continued. The interim order, which  was earlier granted, shall continue for two more weeks from today, as  the applicant would like to file an anticipatory bail application before the  Court concerned. 

With the above, the Note is disposed of. 





                                              Page 1 of 2

HC-NIC                                     Page 1 of 24     Created On Fri Apr 21 00:45:22 IST 2017
                                                                                                      1 of 24
                      R/CR.MA/19007/2014                                             ORDER



                                                                        (J.B.PARDIWALA, J.)
         chandresh




                                             Page 2 of 2

HC-NIC                                    Page 2 of 24     Created On Fri Apr 21 00:45:22 IST 2017
                                                                                                     2 of 24
                   R/CR.MA/18228/2016                                                 ORDER




                   IN THE HIGH COURT OF GUJARAT AT AHMEDABAD

CRIMINAL MISC.APPLICATION (FOR QUASHING & SET ASIDE FIR/ORDER) NO. 18228 of 2016 With CRIMINAL MISC.APPLICATION NO. 16076 of 2014 With CRIMINAL MISC.APPLICATION NO. 19007 of 2014 ========================================================== NARESHBHAI PRAHALLADBHAI MODI....Applicant(s) Versus STATE OF GUJARAT & 1....Respondent(s) ========================================================== Appearance:

CRIMINAL MISC.APPLICATION NO.18228/2016 MR AD SHAH, ADVOCATE for the Applicant(s) No. 1 MR. MITESH AMINT, PUBLIC PROSECUTOR WITH MS NISHA THAKORE, APP for the Respondent(s) No. 1 MR SUNIL AGRAWAL, ADOVATE for the Respondent No.2 CRIMINAL MISC.APPLICATION NO.16076/2014 MR R.S. SANJANWALA, SENIOR ADVOCATE WITH MS. KITTY MEHTA, ADVOCATE for the Applicant(s) MR. MITESH AMINT, PUBLIC PROSECUTOR WITH MS NISHA THAKORE, APP for the Respondent(s) No. 1 MR SUNIL AGRAWAL, ADOVATE for the Respondent No.2 CRIMINAL MISC.APPLICATION NO.19007/2014 MR KISHOR PRAJAPATI, ADVOCATE for the Applicant(s) No. 1 MR. MITESH AMINT, PUBLIC PROSECUTOR WITH MS NISHA THAKORE, APP for the Respondent(s) No. 1 MR DIPEN DAVE, ADOVATE for the Respondent No.2 ========================================================== CORAM: HONOURABLE MR.JUSTICE J.B.PARDIWALA   Date : 06/04/2017  COMMON ORAL ORDER Page 1 of 22 HC-NIC Page 3 of 24 Created On Fri Apr 21 00:45:22 IST 2017 3 of 24 R/CR.MA/18228/2016 ORDER

1. Since the issues involved in all the captioned three applications  are inter­related and the challenge is also to the proceedings of a self­ same case, those were heard analogously and are being disposed of by  this common judgment and order.

2. By   these   three   applications   under   Section­482   of   the   Code   of  Criminal Procedure, 1973,  the applicants­original accused persons seek  to invoke the inherent powers of this Court praying for quashing of the  proceedings of Criminal Case No.1493 of 2014 pending before the Court  of   the   learned   Metropolitan   Magistrate,   Court   No.20,   Ahmedabad,  arising   from   the   F.I.R.   being   C.R.   No.I­231   of   2014   filed   before   the  Odhav   Police   Station,   Ahmedabad,   for   the   offence   punishable   under  Sections­406, 420, 467, 468, 120B r/w.114 of the I.P.C.

3. The case of the prosecution may be summarized as under:­ 3.1 The original first informant is one Jagdishbhai Surendrabhai Desai  i.e.   the   respondent   no.2   herein.   The   dispute   pertains   to   land   bearing  survey   nos.152­A,   152­B,   153   paikee   admeasuring   46,136   sq.mtrs.  situated at Village­Nikol, District­Ahmedabad, The original owner of the  parcels   of   land   was   the   applicant   of   the   Criminal   Misc.   Application  No.18228 of 2016 viz. Nareshbhai Prahladbhai Modi. On 31/01/1991,  about 15,000 sq. yards land from the survey No.153 paikee was sold by  Nareshbhai   Prahladbhai   Modi   to   the   Jeevandhara   Co.   Op.   Housing  Society  (Proposed)  under   a  Banakhat  registered  on  31/01/1991.   One  Madhubhai Popatbhai Vasani was the Chairman of the said Society. On  28/04/1992   Madhubhai   Popatbhai   Vasani   purchased   land   from   the  survey   Nos.152­A,   152­B   and   153   admeasuring   46,131   sq.   mtrs   vide  registered   agreement   to   sale   on   behalf   of   the   Partnership   Firm.   One  Batukbhai Popatbhai Patel was one of the partners of the said firm.



                                                Page 2 of 22

HC-NIC                                        Page 4 of 24     Created On Fri Apr 21 00:45:22 IST 2017
                                                                                                         4 of 24
                    R/CR.MA/18228/2016                                                    ORDER




         3.2    In the year 1994, the land admeasuring about 15,000 sq. yards of 

survey No.153B was sold to M/s. Gayatri Corporation. An Agreement to  sale in this regard was executed by M/s. Gayatri Corporation in 1994  who had proposed Gitanjali Park having 65 plots, each admeasuring 175  sq.   yards   and   200   sq.   yards   respectively.   On   27/01/1995,   the   first  informant herein booked the plot No.37 admeasuring 175 sq.yards. The  partners   of   the   Gayatri   Corporation   did   not   issue   any   receipt   at   that  point of time for the cash amount paid by the first informant, however,  the Gayatri Corporation handed over the possession of the plots with a  compound   wall   surrounding   the   area,   but   failed   to   execute   the  registered   sale­deed   in   favour   of   the   purchasers.   In   the   year   1998,   a  Final Town Planning Scheme came to be sanctioned covering the land in  dispute. It is the case of the first informant that all the accused persons  knew very well that the Draft Planning Scheme was introduced in the  year 1987  in which the land in question was covered and despite such  knowledge, the same was suppressed and by misrepresentation the plots  came to be sold to the Gitanjali Park. It appears that when the Town  Planning Scheme came to be finalized, the land in question was allotted  as a final plot to the person entitled. The possession of the same was  taken and handed over to the person entitled to the final plot under the  Scheme. On 14/06/2000, the members of the Gitanjali Park preferred a  representation   addressed   to   the   Town   Planning   Committee   with   a  request to release the land in their favour. It is alleged that the partners  of the Gayatri Corporation did not support the members of the Gitanjali  Park. In such circumstances, the Municipal Corporation  took over the  possession of the Gitanjali Park Plot in the year 2008.

3.3 It also appears from the materials on record that the members of  the Gitanjali Park, preferred a Regular Civil Suit No.2588 of 2004 in the  Page 3 of 22 HC-NIC Page 5 of 24 Created On Fri Apr 21 00:45:22 IST 2017 5 of 24 R/CR.MA/18228/2016 ORDER Court of the learned City Civil Judge at Ahmedabad. The said suit came  to be dismissed for non­prosecution in the year 2009. In the year 2016,  an application was filed for restoration of the suit dismissed for default  and the same is pending as on date.

3.4 In the aforesaid background, it is the case of the first informant  that he alongwith the other purchasers of the plots came to be cheated.

3.5 At the end of the investigation, the Police filed a chargesheet for  the offences noted above. The filing of the chargesheet culminated in the  Criminal Case No.1493 of 2014 pending as on date in the Court of the  learned Metropolitan Magistrate, Court No.20, Ahmedabad.

4. Mr. A.D. Shah, the learned counsel has appeared for the applicant  of   the   Criminal   Misc.   Application   No.18228   of   2016   viz.   Nareshbhai  Prahladbhai Modi, the original owner of the land in question. Mr. R.S.  Sanjanwala, the learned senior counsel assisted by Ms Kitty Mehta, the  learned counsel has appeared on behalf of the accused nos.4 and 5 i.e.  the  partners  of  the  Gayatri Corporation  and Mr. Kishor  Prajapati,  the  learned   counsel  has   appeared   for  the   applicant   of   the   Criminal  Misc.  Application No.19007 of 2014 viz. Bavchandbhai Dahyabhai Patel who  was one of the partners of the Gayatri Corporation.

5. All the learned counsel appearing for the applicants vehemently  submitted that even if the entire case of the prosecution is believed or  accepted to be true, none of the ingredients to constitute the offence of  forgery or criminal breach of trust are spelt out. It has been vehemently  submitted that there is not a single document, which could be termed as  a false document within the meaning of Section­464 of the I.P.C. It is  submitted that the case of the prosecution should be specific and clear. 



                                              Page 4 of 22

HC-NIC                                      Page 6 of 24     Created On Fri Apr 21 00:45:22 IST 2017
                                                                                                       6 of 24
                    R/CR.MA/18228/2016                                                   ORDER



The prosecution cannot say that an offence of criminal breach of trust  punishable under Section­406 of the IPC has been committed and in the  same breath, it cannot say that an offence of cheating punishable under  Section 420 of the IPC is also made out. 

6. According to Mr. A.D. Shah, the learned counsel, his client as such  has no role to play so far as the allegations of cheating are concerned.  He   would   submit   that   his   client   handed   over   the   possession   to   the  Gayatri   Corporation   by   executing   an   agreement   to   sale   and   it   is   the  Gayatri Corporation, who thereafter started developing the land in the  name of Gitanjali Park. The land came to be plotted and the plots were  sold by Gitanjali Park. According to Mr. Shah, his client cannot be even  prosecuted   for   the   offence   of   cheating   under   Section­420   of   the   IPC  because it is not the case of the prosecution that any false representation  was made by the client of Mr. Shah, at any point of time, to the first  informant and other purchasers of the plots.

7. Mr.   Sanjanwala,   the   learned   senior   counsel   appearing   for   the  Partners of the Gayatri Corporation i.e. the original accused nos.4 and 5  submitted that no case worth the name could be said to have been made  out against his clients. There is no forgery; there is no cheating or a  criminal breach of trust. It is submitted that after a long delay of almost  18   years,   the   FIR   was   registered.   He   would   submit   that   the   first  informant and other plot holders did file a civil suit in the year 2004, but  failed   to   pursue   diligently   and   the   civil   suit   ultimately   came   to   be  dismissed for default in 2009 and till date has not been restored.

8. Mr.   Sanjanwala,   the   learned   senior   counsel   very   vehemently  submitted that the plot holders with their eyes wide open had entered  into the transaction and purchased the plots. They knew very well that  Page 5 of 22 HC-NIC Page 7 of 24 Created On Fri Apr 21 00:45:22 IST 2017 7 of 24 R/CR.MA/18228/2016 ORDER there was a draft town plaining scheme introduced in the year 1987 and  the land in question was being covered under the draft town planning  scheme. To make good his submission, he placed reliance on a document  dated 05/03/1996, which is in the nature of a sale­deed, Annexure­H to  the Criminal Misc. Application No.16076 of 2014.

9. Mr. Kishor  Prajapati,  the  learned counsel  appeared  in  the  third  matter   has   adopted   the   submissions   of   Mr.   R.S.   Sanjanwala.   In   such  circumstances referred to above, all the learned counsel appearing for  the   respective   applicants   submitted   that   there   being   merit   in   their  applications, they be allowed and the prosecution be quashed. 

10. On   the   other   hand,   all   the   three   applications   have   been  vehemently   opposed   by   Mr.   Sunil   Agrawal,   the   learned   counsel  appearing   for   the   respondent   no.2   -   original   first   informant   and   Ms.  Thakore, the learned APP appearing for the State.

11. Ms. Thakore, the learned APP for the convenience of the Court has  prepared   a   chart   pointing   out   in   what   manner,   the   transaction   took  place. The chart is as under:­ CHART Original Owner Nareshbhai Modi (A­1) Revenue Survey Revenue Survey Revenue Survey No.152A No.152B No.153 3136 sq.mtrs 25,407 sq.mtrs 17503 sq.mtrs.

 

Total 46,136 sq.mtrs.

12,541 sq.mtrs.

(15,000 sq.yrds) Jivandhara Co.Op. Hsg. Society Ltd. (proposed) Page 6 of 22 HC-NIC Page 8 of 24 Created On Fri Apr 21 00:45:22 IST 2017 8 of 24 R/CR.MA/18228/2016 ORDER ­ Chairman Madhubhai Vasani ­ Reg. Agreement dt.31.01.1991 Jivandhara Co.Op. Hsg. Society Ltd. (proposed) ­ Partner Batukbhai Patel ­ Reg. Agreement to sale dt.28.4.1992 48,355 sq.yrds R.S.No.152/B 15,000 sq.yrds 30,000 sq.yrds 18,355 sq.yrds 23.12.1994 31.05.1995 Orig. Owner + Jivandhara Soc. IshwarKrupa Co­op Soc.(proposed) Nareshbhai Partner ­ Jayantibhai Dobariya Modi          ­Madhubhai Vasani (33,4412 sq.yrds)       + [14,914 sq. yds.]       ­Batukbhai Patel Not Sold Navneetrai Mulshanker     Tapovan Co.op.  Shefali Co.Op Hsg Bhatt      Soc. (proposed)      Soc. (proposed)  (Total) (15000 sq.yrds)     ­ Jayantibhai Patel    ­ Narendrabhai 30,000 7.9.1995     ­ 5.8.1997   Kantibhai Patel sq.yrds      (9250 sq.yrds) ­ 2.4.1998  (9250 sq.yrds) Gitanjali Park (1) Amrishbhai   31.07.1994 (2) Deraj Babaji ­ Partner of Gayatri Corp. (3) Girdharbhai   Labhubhai Patel ­ Reg. Saledeed   Baichandbhai Patel   dt. 02.02.2011 ­ 175/200 sq.yards  ­ Rs.50 Lac   65 suv plots ­ Total Rs.84,58,000/­    (5.3.1996)

12. Ms.   Thakore,   the   learned   APP   very   fairly   submitted   that   the  chargesheet could not have been filed for the offence punishable under  Sections­467 and 468 of the I.P.C. The learned APP submits that so far  as the prosecution is concerned, there is not a single document, which  could be said to have been forged. To put it in other words, none of the  documents   on   record   could   be   termed   as   false  documents   within  the  meaning of Section­464 of the IPC. Ms Thakore submits that so far as the  Page 7 of 22 HC-NIC Page 9 of 24 Created On Fri Apr 21 00:45:22 IST 2017 9 of 24 R/CR.MA/18228/2016 ORDER partners of the Gayatri Corporation are concerned, there is no more than  a   prima­facie   case   against   them   so   far   as   the   offence   of   cheating   is  concerned.   They   all   knew   very   well   about   the   draft   town   planning  scheme as well as the final town  planning  scheme. Despite  this, they  developed the land in the name of Gitanjali Park and sold each plot for  the  amount  of  Rs.2,65,000/­  to  65  different  individuals   including  the  first informant. Ms. Thakore further pointed out so far as the applicant  of   Criminal   Misc.   Application   No.18228   of   2016   is   concerned   viz.  Nareshbhai Prahladbhai Modi, has also some role to play so far as the  offence of cheating is concerned. It has been pointed out that despite all  these developments, he sold the very same plot on 02/02/2011 to the  partners of one Jivandhara Society by a registered sale­deed. The sale­ deed was executed in favour of one Amrish Kantilal Raval. According to  Ms. Thakore, knowing fully well about the developments that had taken  place, the original owner could not have transferred the land once again  in the year 2011 to a third party thereby depriving the plot holders of  their legal rights.

13. According to the learned APP  the document in the form of sale­ deed   at   Page­62,   Annexure­'H'   to   the   Criminal   Misc.   Application  No.16076 of 2014 is concerned, the same will have to be looked into by  the   trial   Court.   In   the   document,   there   is   no   specific   averment   that  despite there being a draft town planning scheme and the land being  included in the same, the purchasers decided to purchase the plots. It is  for   the   applicants   to   lead   appropriate   evidence   in   this   regard   in   the  course of trial to establish their defence.

14. In   such   circumstances   referred   to   above,   according   to   Ms.  Thakore, more than a prima­facie case could be said to have been made  out   so   far   as   the   offence   punishable   under   Section­420   of   the   IPC  is  Page 8 of 22 HC-NIC Page 10 of 24 Created On Fri Apr 21 00:45:22 IST 2017 10 of 24 R/CR.MA/18228/2016 ORDER concerned. 

15. Mr. Agrawal, the learned counsel appearing for the first informant  very   vehemently   submitted   that   the   hard   earned   money   of   his   client  could be said to have been misappropriated by the accused persons in  collusion   with   each­other.   According   to   Mr.   Agrawal,   it   was   a   well  hatched conspiracy by all the accused persons.  All the accused persons  could   be   said   to   be   a  part   and   parcel   of   the   offence   of  criminal  conspiracy.   The   Investigating   Officer   has   also   thought   fit   to   file  chargesheet for the offence under Section 120B of the IPC.  According to  him,   more   than   a   prima­facie   case   is   made   out   and   the   prosecution  should be given a chance to prove its case in the trial.

16. Having heard the learned counsel appearing for the parties and  having considered the materials on record, the only question that falls  for my consideration is whether the prosecution against the applicants  should be quashed.

17. Having regard to the materials on record and the nature of the  allegations, I have no doubt in my mind that this is not a case of forgery.  There is not a single document on record, which could be termed as a  false document under Section­464 of the IPC. To this extent, even the  State has very fairly submitted that no case of forgery is made out.

18. The   offences  of   criminal   breach  of   trust  (Section   406  IPC)  and  cheating   (Section   420   IPC)   have   specific   ingredients.   In   order   to  constitute a criminal breach of trust (Section 406 IPC). 

1)   There   must   be   entrustment   with   person   for   property   or  dominion over the property, and  Page 9 of 22 HC-NIC Page 11 of 24 Created On Fri Apr 21 00:45:22 IST 2017 11 of 24 R/CR.MA/18228/2016 ORDER

2) The person entrusted :

a) dishonestly misappropriated or converted property to his  own use, or 

b) dishonestly used or disposed of the property or willfully  suffers any other person so to do in violation 

i) any direction of law prescribing the method in which  the trust is discharged and

ii) of legal contract touching the discharge of trust (see:  S.W.P. Palanitkar v. State of Bihar, (2002)1 SCC 241) :  (AIR 2001 SC 2960).

iii)

19. Similarly,   in   respect   of   an   offence   under   section   420   IPC,   the  essential ingredients are :

1) deception of any person, either by making a false or misleading  representation or by other action or by omission;
2) fraudulently or dishonestly inducing any person to deliver any  property, or
3) the consent that any persons shall retain any property and finally  intentionally  inducing  that  person  to  do  or  omit to   do  anything  which he would not do or omit (see: Harmanpeet Singh Ahluwalia  v. State of Punjab, (2009)7 SCC 712 : (2009) Cr.L.J. 3462 (SC) )

20. Further, in both sections, mens rea i.e. intention to defraud or the  dishonest intention must be present from the very beginning or inception  without which either of these sections cannot be invoked.

21. In my view, the plain reading of the First Information Report and  the other materials on record, prima­facie discloses commission of the  offence of cheating to spell out any of the aforesaid ingredients noted  above. I may only say with a view to clear a serious misconception of  law in the mind of the police as well as the courts below that if it is a  Page 10 of 22 HC-NIC Page 12 of 24 Created On Fri Apr 21 00:45:22 IST 2017 12 of 24 R/CR.MA/18228/2016 ORDER case   of   the   complainant   that   offence   of   criminal   breach   of   trust   as  defined under Section 405 of IPC, punishable under Section 406 of IPC,  is committed by the accused, then in the same breath it could not be said  that the accused has also committed the offence of cheating as defined  and explained in Section 415 of the IPC, punishable under Section 420  of the IPC.

22. Every act of breach of trust may not be resulted in a penal offence  of criminal breach of trust unless there is evidence of manipulating act of  fraudulent misappropriation. An act of breach of trust involves a civil  wrong in respect of which the person may seek his remedy for damages  in civil courts but any breach of trust with a  mens rea  gives rise to a  criminal prosecution as well. It has been held in Hart Prasad Chamaria  v. B.K. Surekha and others, reported in 1973(2) SCC 823 as under : 

We have heard Mr. Maheshwarit on behalf of the appellant and   are of the opinion that no case has been made out against the   respondents   under   Section   420   Indian   Penal   Code.   For   the   purpose of the present appeal, we would assume that the various   allegations  of fact which have been made in the complaint by   the appellant are correct. Even after making that allowance, we   find that the complaint does riot disclose the commission of any   offence on the part of the respondents under Section 420 Indian   Penal Code. There is nothing in the complaint to show that the   respondents had dishonest or fraudulent intention at the time   the appellant parted with Rs. 35.000/­ There is also nothing to   indicate that the respondents induced the appellant to pay them   Rs. 35.000/­ by deceiving him. It is further not the case of the   appellant that a representation was made, the respondents knew   the same to be false. The fact that the respondents subsequently   did not abide by their commitment  that they would show the   appellant to be the proprietor of Drang Transport Corporation   and   would   also   render   accounts   to   him   in   the   month   of   December might create civil liability on the respondents for the   offence of cheating.

23. To   put   it   in   other   words,   the   case   of   cheating   the   dishonest  Page 11 of 22 HC-NIC Page 13 of 24 Created On Fri Apr 21 00:45:22 IST 2017 13 of 24 R/CR.MA/18228/2016 ORDER intention starts with the very inception of the transaction. But in the case  of criminal breach of trust, the person who comes into possession of the  movable property receives it legally, but illegally retains it or converts it  to his own use against the terms of the contract. Then the question is, in  a case like this, whether the retention is with dishonest intention or not.  Whether the retention involves criminal breach of trust or only a civil  liability would depend upon the facts of each case.

24. The distinction between mere breach of contract and the offence  of criminal breach of trust and cheating are fine one. In case of cheating,  it depends upon the intention of the accused at the time of inducement,  which   may   be   judged   by   a   subsequent   conduct   but   for   this   the  subsequent   conduct   is   not   the   sole   test   but   mere   breach   of   contract  which   cannot   give   rise   to   a   criminal   prosecution   for   cheating   unless  fraudulent or dishonest intention is shown right from the beginning of  the   transaction   i.e.   the   time   when   the   offence   is   said   to   have   been  committed. Therefore, it is his intention, which is the gist of the offence.  Whereas, for the criminal breach of trust, the property must have been  entrusted to the accused or he must have dominion over it. The property  in respect of which the offence after breach of trust has been committed  must be either the property of some person other than the accused or the  beneficial interest in or ownership of it must be of some other person.  The accused must hold that property on trust of such other person. But  the   offence,   i.e.   the   offence   of   breach   of   trust   and   cheating   involve  dishonest intention but they are mutually exclusive and different in basic  concept.   There   is   a   distinction   between   criminal   breach   of   trust   and  cheating.   For   cheating,   criminal   intention   is   necessary   at   the   time   of  entrustment. In criminal breach of trust, mere proof of entrustment is  sufficient.   Thus,   in   case   of   criminal   breach   of   trust,   the   offender   is  lawfully entrusted with the property and he dishonestly misappropriated  Page 12 of 22 HC-NIC Page 14 of 24 Created On Fri Apr 21 00:45:22 IST 2017 14 of 24 R/CR.MA/18228/2016 ORDER the same. Whereas, in case of cheating, the offender practices fraudulent  or dishonest to induce with another person to deliver the property. In  such situation, both the offences cannot co­exist simultaneously. 

25. I may quote with profit a decision of the Supreme Court in the  case  of  Nageshwar Prasad Singh alias Sinha v. Narayan Singh, AIR  1999 SC 1480. In the said case, the allegation of the prosecution was  that an agreement was signed between the complainant respondent and  the appellant whereby some land was agreed to be sold by the appellant  to the complainants on a consideration, and allegedly a part thereof was  paid   as   earnest   money,   the   balance   being   payable   in   the   manner  indicated in the deed. The most important term in the deed was that  possession of the plot would stand transferred to the complainants and  possession in fact was delivered to the complainants over which  they  made certain constructions. The complaint was laid on the basis that the  appellant had cheated the complainants of the sum of money they had  paid as earnest money as his subsequent conduct reflected that he was  not willing to complete the bargain for which the complainants had to  file a suit for specific performance which was pending in the civil court.  Held, that latter part of illustration (g) to Section 415, I.P.C. illustrates  that at the time when agreement for sell was executed, it could have, in  no event, been termed dishonestly so as to hold that the complainants  were cheated of the earnest money, which they passed to the appellant  as part consideration and possession of the total amount involved in the  bargain   was   passed   over   to   the   complainant/respondent   and   which  remained in their possession. Now it is left to imagine who would be  interested   for   dealing   the   matter   for   completing   the   bargain   when  admittedly the complainants have not performed their part in making  full payment. The matter was, therefore, before the civil court in this  respect. The liability, if any, arising out by breaching thereof was civil in  Page 13 of 22 HC-NIC Page 15 of 24 Created On Fri Apr 21 00:45:22 IST 2017 15 of 24 R/CR.MA/18228/2016 ORDER nature   and   not   criminal.   Accordingly,   the   appeal   was   allowed   and  complaint proceedings were quashed.

26. It was further held by the Supreme Court in the case of Hridaya  Ranjan  Prasad  Verma  v.   State  of   Bihar,   AIR   2000  SC  2341  at   Pp.   2345­46 of para 16) as below :

"15. In determining the question it has to be kept in mind that   the distinction between, mere breach of contract and the offence   of cheating is a fine one. It depends upon the intention of the   accused at the time of inducement which may be judged by his   subsequent conduct but for this subsequent  conduct is not the   sole test. Mere breach of contract cannot  give  rise to criminal   prosecution   for   cheating   unless   fraudulent   or   dishonest   intention   is   shown   right   at   the   beginning   of   the   transaction,   that is the time when the offence is said to have been committed.   Therefore, it is the intention, which is the gist of the offence. To   hold a person guilty of cheating it is necessary to show that he   had fraudulent or dishonest intention at the time of making the   promise. From his mere failure to keep up promise subsequently   such a culpable intention right at the beginning, that is, when   he made the promise cannot be presumed."

27. In All Cargo Movers (I) Pvt. Ltd. & others v. Dhanesh Badarmal   Jain   &   another,   JT   2007   (12)   SC   345,   the   Apex   Court   quashed   a  criminal   proceeding   on   the   premise   that   the   allegations   contained   in  complaint   were   wholly  inconsistent   with   the   pleadings   in  a  collateral  civil proceeding. It held as follows :

"17.   We   are   of   the   opinion   that   the   allegations   made   in   the   complaint   petition,   even   if   given   face   value   and   taken   to   be   correct in its entirety, do not disclose an offence. For the said   purpose,  This Court may not only take  into consideration  the   admitted   facts   but   it   is   also   permissible   to   look   into   the   pleadings   of   the   plaintiff­respondent   No.1   in   the   suit.   No   allegation whatsoever  was made against the appellants  herein   in   the   notice.   What   was   contended   was   negligence   and/or   breach of contract on the part of the carriers and their agent.  

Breach of contract simplicitor does not constitute an offence. For   the   said   purpose,   allegations   in   the   complaint   petition   must   Page 14 of 22 HC-NIC Page 16 of 24 Created On Fri Apr 21 00:45:22 IST 2017 16 of 24 R/CR.MA/18228/2016 ORDER disclose the necessary ingredients therefor. Where a civil suit is   pending and the complaint petition has been filed one year after   filing of the civil suit, we may for the purpose of finding out as   to whether the said allegations are prima facie cannot notice the   correspondences  exchanged  by  the  parties   and  other   admitted   documents. It is one thing to say that the Court at this juncture   would not consider the defence of the accused but it is another   thing to say that for exercising the inherent jurisdiction of this   Court,   it   is   impermissible   also   to   look   to   the   admitted   documents.   Criminal   proceedings   should   not   be   encouraged,   when it is found to be mala fide or otherwise an abuse of the   process of the Court. Superior Courts while exercising this power   should also strive to serve the ends of justice." 

28. In K.L.E. Society & others v. Siddalingesh, (2008) 4 SCC 541, on  a   similar   issue,   the   Supreme   Court   quashed   a   criminal   proceeding  labeling it to be an abuse of process of Court as the allegations contained  in the complaint ran contrary to the averments made in the petition filed  under the Industrial Disputes Act. The Apex Court held as follows : 

"7. One thing is clear on reading of High Court's reasoning that   the   High   Court   came   to   the   conclusion   that   deductions   were   made  without  any  rhyme  and  reason  and  without  any  basis.   That was not the case of the complainant. On the other hand, it   tried to make out a case that the deduction was made with an  object. That obviously, was the foundation to substantiate claim   of entrustment. On a close reading of the complaint it is clear   that the ingredients of Sections 403, 405 and 415 do not exist.   The   statement   made   in   the   complaint   runs   contrary   to   the   averments made in the petition in terms of Section 33­(C) (2)."

29. In  State of Orissa v. Debendra Nath Padhi, (2005) SCC (Cri.)   415,   the   Supreme   Court   held   that   the   High   Court   could   take   into  account materials of "unimpeachable character of sterling quality" while  exercising   its   inherent   powers   to   quash   a   criminal   proceeding   and  observed as follows :­  "29. Regarding the argument of accused having to face the trial   Page 15 of 22 HC-NIC Page 17 of 24 Created On Fri Apr 21 00:45:22 IST 2017 17 of 24 R/CR.MA/18228/2016 ORDER despite   being   in   a   position   to   produce   material   of   unimpeachable  character   of  sterling   quality,  the   width   of   the   powers of the High Court under Section 482 of the Code and   Article   226   of   Constitution   is   unlimited   whereunder   in   the   interests of justice the High Court can make such orders as may   be  necessary  to prevent   abuse  of the  process   of  any  Court  or   otherwise   to   secure  the   ends   of   justice  within   the  parameters   laid down in Bhajan Lals case.

30. In Vijaya Rao v. State of Rajasthan & another (2005) SCC (Cri.)  1600,   the   Supreme   Court   held   that   merely   using   expressions   like  "fraudulent representation" and "malafide intention" does not give rise to  an inference that the complaint discloses the ingredients of the offence  of cheating. 

31. In  Hridaya Ranjan Prasad Verma & others v. State of Bihar &  another (2000) SCC (Cri.) 786, the Supreme Court succinctly laid down  the distinction between breach of contract in one hand and the offence  of cheating in the other.

"15. In determining the question it has to be kept in mind that   the distinction between mere breach of contract and the offence   of cheating is a fine one. It depends upon the intention of the   accused at the time to inducement which may be judged by his   subsequent conduct but for this subsequent  conduct is not the   sole test. Mere breach of contract cannot  give  rise to criminal   prosecution   for   cheating   unless   fraudulent   or   dishonest   intention   is   shown   right   at   the   beginning   of   the   transaction,   that is the time when the offence is said to have been committed.   Therefore it is the intention which is the gist of the offence. To   hold a person guilty of cheating it is necessary to show that he   had fraudulent or dishonest intention at the time of making the   promise. From his mere failure to keep up promise subsequently   such a culpable intention right at the beginning, that is, when   he made the promise cannot be presumed."

32. In Anil Kumar Bose v. State of Bihar, (1974) SCC (Cri.) 652, the  Supreme Court held that the mere failure to perform a duty or observe  the rules of procedure may be an administrative lapse or any error of  Page 16 of 22 HC-NIC Page 18 of 24 Created On Fri Apr 21 00:45:22 IST 2017 18 of 24 R/CR.MA/18228/2016 ORDER judgement but cannot be equated with a dishonest intention or cheating. 

33. Criticizing   the   institution   of   malicious   and   frivolous   criminal  proceeding against the individuals, the Supreme Court in  PEPSI Foods  Ltd. & another v. Special Judicial Magistrate & Ors., (1998) SCC (Cri.)   1400, held as follows : 

"28. Summoning of an accused in a criminal case is a serious   matter. Criminal law cannot be set into motion as a matter of   course.   it   is   not   that   the   complainant  has   to   bring   only   two   witnesses to support his allegations in the complaint to have the   criminal   law   set   into   motion.   The   order   of   the   magistrate   summoning   the   accused   must   reflect   that   he   has   applied   his  mind to the facts of the case and the law applicable thereto. He   has to examine the nature of allegations made in the complaint   and the evidence both oral and documentary in support thereof   and would that be sufficient for the complainant to succeed in   bringing   charge   home   to   the   accused.   It   is   not   that   the   Magistrate   is   a   silent   spectator   at   the   time   of   recording   of   preliminary   evidence   before   summoning   of   the   accused.   Magistrate  has to carefully  scrutinise  the evidence  brought on   record and may even himself put questions to the complainant   and his witnesses to elicit answers to find out the truthfulness of   the allegations or otherwise and then examine if any offence is   prima facie committed by all or any of the accused."

34. In  B.Suresh Yadav v. Sharifa Bee & another, JT (2007) 12 SC  341,   the   Supreme   Court   again   highlighted   the   distinction   between   a  mere breach of contract and the offence of cheating. 

35. In  Inder Mohan Goswami & another v. State of Uttaranchal &  others, (2007)12 SCC 1, the Supreme Court analysed inherent powers  of the High Court under Section 482 as follows : 

23. This court in a number of cases has laid down the scope and   ambit of courts' powers under section  482 Cr.P.C. Every High   Court has inherent power to act ex debito justitiae to do real   and substantial justice, for the administration of which alone it   exists, or to prevent abuse of the process of the court. Inherent   Page 17 of 22 HC-NIC Page 19 of 24 Created On Fri Apr 21 00:45:22 IST 2017 19 of 24 R/CR.MA/18228/2016 ORDER power under section 482 Cr.P.C. can be exercised: 
(i) to give effect to an order under the Code; 
(ii) to prevent abuse of the process of court, and 
(iii) to otherwise secure the ends of justice. 
24.   Inherent   powers   under   section   482   Cr.P.C.   though   wide   have to be exercised sparingly, carefully and with great caution   and only when such exercise is justified by the tests specifically   laid down in this section itself. Authority of the court exists for   the advancement of justice. If any abuse of the process leading to   injustice  is brought  to the notice  of the court,  then the Court   would be justified in preventing  injustice by invoking  inherent   powers in absence of specific provisions in the Statute."

36. I am of the view that more than a prima­facie case could be said to  have been made out against the partners of the Gayatri Corporation i.e.  the applicants of the Criminal Misc. Application No.16076 of 2014 and  Criminal Misc. Application No.19007 of 2014 are concerned. The only  relief,   they   are   entitled   to   seek,   is   the   quashing   of   a   part   of   the  prosecution so far as the offence of forgery and criminal breach of trust  is concerned. I am of the view that so far as the offence under Section­ 420 of the IPC is concerned, the applicants should be put to trial.  At this  stage, let me consider whether the original owner i.e. the applicant of  Criminal   Misc.   Application   No.18228   of   2016   could   be   said   to   have  committed the offence punishable under Section­420 of the IPC. So far  as this part of the allegations is concerned, the learned APP appearing  for the State and Mr. Agrawal, the learned counsel appearing for the first  informant submitted that in the year 2011 with all the developments on  record the applicant could not have transferred the land in favour of one  Amrish Kantilal Raval through the partners of the Jeevandhara Society. I  put a pin pointed question to Ms. Thakore, the learned APP as well as  Mr. Agrawal, the learned counsel appearing for the first informant that  whether  the  transaction   of   the  year  2011  is  a  part  and parcel  of  the  present   prosecution   or   not.   It   appears   that   it   is   not.   What   steps   the  Page 18 of 22 HC-NIC Page 20 of 24 Created On Fri Apr 21 00:45:22 IST 2017 20 of 24 R/CR.MA/18228/2016 ORDER purchasers took thereafter is not known. Whether he is aggrieved in any  manner   is   also   not   known.   The   chargesheet   does   not   contain   his  statement. It is true that the land has been transferred, but it does not  seem to be the subject matter of the present prosecution. Mr. Agrawal  may be right in his submission that such further transferred has affected  the rights of his client, but in the absence of that part of the transaction  being a part and parcel of the present prosecution, it is difficult for me to  say that the same would constitute an offence under Section­420 of the  IPC so far as  the  original  owner viz.  Nareshbhai Prahladbhai  Modi is  concerned.

37. At this stage, let me deal with the vociferous submission of Mr.  Sanjanwala   as   regards   gross   an   inordinate   delay   in   lodging   the   FIR.  There is no doubt that the FIR was lodged after a long delay. If the first  informant and others thought fit to file a civil suit in the year 2004, they  might as well as could have registered the FIR at that point of time itself.  It is also true that in the year 2009, when the suit came to be dismissed  for default, they did not deem fit to register the FIR and ultimately, the  FIR was registered in the year 2014.

38. Having reached to the conclusion that there is a prima­facie case  against   the   applicants  so   far   as  the   offence  of  cheating   is   concerned,  should I quash the FIR only on the ground of delay in lodging the same. 

39. In the aforesaid context, I may quote an order passed by this Court  in the case of Chaudhari (Loh) Valjibhai Parthibhai & Others Vs. State  of Gujarat & Another in Criminal Misc. Application No.9107 of 2015;  decided on 22/03/2017.

 

11   Should   this   Court   quash   the   F.I.R.   by   accepting   the   submission of Mr. Desai that there has been a gross delay of ten   years   in   registering  the   F.I.R.   It   is   true   that  the   prompt   and   Page 19 of 22 HC-NIC Page 21 of 24 Created On Fri Apr 21 00:45:22 IST 2017 21 of 24 R/CR.MA/18228/2016 ORDER early reporting  of the occurrence of the informant with all its   vivid   details   gives   an   assurance   regarding   the   truth   of   its   version.   The   first   informant   in   a   given   case   also   owes   an   explanation to explain the delay. The delay in lodging the F.I.R.   would not make the case of the first informant improbable when   such delay is properly explained. In the case at hand, the first   informant has said in so many words that no sooner it came to   their   notice   that   false   documents   have   been   created,   they   thought   fit   to   register   the   F.I.R.   It   is   true   that   before   the   registration of the F.I.R., they did initiate proceedings before the   revenue authority known as R.T.S. 

12 Today,  I am confronted  with a situation  where  there  is a   clearcut   report   of   the   handwriting   expert   stating   that   the   signatures are forged, and on the other hand, a strong assertion   on   the   part   of   the   applicants   that   there   is   a   gross   delay   of   almost a decade in registering the F.I.R. 

13 The general rule of criminal justice is that a crime never dies.   The   principle   is   reflected   in   the   well­known   maxim   nullum   tempus aut locus occurrit regi (lapse of time is no bar to Crown   in proceeding against offenders). In this context, I may quote the   observations of the Supreme Court in the case of Japani Sahoo  vs. Chandra Sekhar Mohanty [AIR 2007 SC 2762] as under:

14.   The   general   rule   of   criminal   justice   is   that   "a   crime   never   dies".   The   principle   is   reflected   in   the   well­known   maxim nullum tempus aut locus occurrit regi (lapse of time   is no bar  to Crown  in proceeding  against  offenders).  The   Limitation Act, 1963 does not apply to criminal proceedings   unless there are express and specific provisions to that effect,   for instance, Articles 114, 115, 131 and 132 of the Act. It is   settled law that a criminal offence is considered as a wrong   against the State and the Society even though it has been   committed   against   an   individual.   Normally,   in   serious   offences, prosecution is launched by the State and a Court of   Law has no power to throw away prosecution solely on the   ground of delay. Mere delay in approaching a Court of Law   would not by itself afford a ground for dismissing the case   though   it   may   be   a   relevant   circumstance   in   reaching   a  final verdict.

14 In the case of  Sirajul and others vs. State of U.P. [AIR   2015 SC (Supp) 1875, the same  principle  i.e. a crime  never   Page 20 of 22 HC-NIC Page 22 of 24 Created On Fri Apr 21 00:45:22 IST 2017 22 of 24 R/CR.MA/18228/2016 ORDER dies has been reiterated observing as under:

9. On   the   other   hand,   respondent   No.   2­complainant   submitted that bar of limitation does not apply beyond the   statutory bar under Section 468, Cr.P.C. A crime never dies.   A   criminal   offence   is   a   wrong   against   the   society   even   though   committed   against   an   individual   and   thus   the   prosecution cannot be thrown out merely on the ground of   delay.   In   support   of   this   submission,   reliance   has   been   placed   in   Japani   Sahoo   v.   Chandra   Sekhar   Mohanty   [(2007) 7 SCC 394 : (AIR 2007 SC 2762].

15 Thus, it is evident that the question of delay in launching the   criminal   prosecution   may  be  a  circumstance   to  be  taken   into   consideration   in  arriving   at  the  final  decision.   But,  it  cannot   itself be a ground for quashing the F.I.R.

16 More so, as observed by the Supreme  Court in the case of   Noida Entrepreneurs Association vs. Noida and others [AIR   2011 SCC 2112], the issue of limitation has to be examined in   light of the gravity of the charge. 

40. For the forgoing reasons, the Criminal Misc. Application No.18228  of 2016 is allowed. The proceedings of Criminal Case No.1493 of 2014  pending before the Court of the learned Metropolitan Magistrate, Court  No.20, Ahmedabad, are hereby quashed. 

So   far   as   the   two   connected   applications   are   concerned   i.e.  Criminal   Misc.   Application   No.16076   of   2014   and   Criminal   Misc.  Application No.19007 of 2014 are concerned, they allowed in part. The  prosecution   is   quashed   so   far   as   the   offence   of   forgery   and   criminal  breach   of   trust   is   concerned.   However,   I   am   of   the   view   that   the  applicants should be put to trial so far as the offence of cheating under  Section­420 of the IPC is concerned. 

Rule   is   made   absolute   to   the   aforesaid   extent.   Direct   service   is  permitted.



                                                  Page 21 of 22

HC-NIC                                          Page 23 of 24     Created On Fri Apr 21 00:45:22 IST 2017
                                                                                                            23 of 24
                  R/CR.MA/18228/2016                                              ORDER




                                                                    (J.B.PARDIWALA, J.) 
         aruna




                                        Page 22 of 22

HC-NIC                                Page 24 of 24     Created On Fri Apr 21 00:45:22 IST 2017
                                                                                                  24 of 24