STATE OF KERALA Vs. P.B. SOURABHAN & ORS.
LAWS(SC)-2016-3-5
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on March 04,2016

STATE OF KERALA Appellant
VERSUS
P.B. Sourabhan And Ors. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The short question that arises for decision in the present appeals is whether the State Police Chief/Director General of Police is empowered to appoint a superior police officer to investigate a crime case registered outside the territorial jurisdiction of such officer.
(3.) The High Court answered the aforesaid question in the negative giving rise to the present appeals by the State as well as by the complainant in one of the cases (who is also the accused in the other case) at whose instance the appointment was made and authorisation issued by the State Police Chief.;


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