Negotiable Instruments Act, 1881, Section 138 — Dishonour of cheque — Appeal was pending and matter settled in Lok Adalat in acknowledgment of liability of accused to complainant — Cheque issued pursuant to order of Lok  Adalat, also dishonoured — Fresh  cause of action under arises S. 138 of N.I. Act — Complaint filed u/S. 138 of N.I. Act — Order quashing complaint set aside.

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