Home / Latest News / First conviction recorded against absconding Businessman & MP Vijay Mallya

First conviction recorded against absconding Businessman & MP Vijay Mallya


Conviction was recorded for dishonour of cheques amounting to about Rs 2 crore.

First conviction recorded
First conviction recorded

Businessman and MP on the run Vijay Mallya was on Wednesday convicted by a Hyderabad Criminal Court in a Cheque Dishonour case.

The District Court, had earlier issued a non-bailable warrant, NBWs, against him and has decided to pronounce the quantum of sentence to him on May 5.

This verdict of Conviction against MP Mallya came on cases filed by Complainant GMR Hyderabad International Airport Ltd (GHIAL).

GHIAL runs Hyderabad’s Rajiv Gandhi International Airport. It had filed criminal petitions in the different courts of Law seeking Mallya’s prosecution for defaulting on payments, dishonour of Cheques and cheating them by allegedly issuing several cheques that bounced on presentation.

In March this year, the Hyderabad City court had also issued four non-bailable warrants (NBWs) against Mallya after he failed to appear in the Court in connection with the complained dishonour of cheques amounting to about Rs 2 crore pauable to GMR Hyderabad International Airport Ltd.

Mallya is also facing numerous loan default and money laundering cases and is on the run. He left for UK just before CBI could have detained him for default of about Rs. 9,000 Crore.

Related News @ LatestLaws.in-

Vijay Mallya is getting cornered

16.4.2016- Passport suspended, NBW for Arrest in pipe, Long Arms of Law are surely catching up against Vijay Mallya

Vijay Mallya blinks before Supreme Court, Offer to pay Rs.4,000 Crore

30.3.2016- Vijay Mallya blinks before Supreme Court: Offer to pay Rs.4,000 Crore by Sept. 2016, but not coming back soon

Supreme Court rapped Mallya

21.3.2016- Supreme Court rapped Mallya for ‘sheer abuse of law’ & evading Law Enforcement Agencies

SEBI awakens to the situation

12.3.2016- Taking cue from Mallya episode, SEBI now bars willful Loan defaulters from Market & holding post in Listed Companies

Mocking the Law

10.3.2016- Even as Banks line up at SC for hearing, Kingfisher Mallya does a vanishing act, flees Country

Stop Vijay Mallya from fleeing country

8.3.2016- 17 Banks join hands in knocking Supreme Court door to stop Vijay Mallya from fleeing country

Facebook Comments

Check Also

Sexually Harassed

There has been 50% increase in cases of Sexual Harassment in Colleges, Universities in 2017: HRD Ministry

March 20,2018: On Monday, Ministry of Human Resource Development informed Lok Sabha, that there has been 50% increase in reported cases on sexual harassment from various higher education institutions in the 2016-17 academic year from that of 2015-16. Union Minister ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the latest laws news and updates from our team.