DIGVIJAYA SINGH Vs. STATE OF M.P. AND OTHERS
LAWS(SC)-2016-12-74
SUPREME COURT OF INDIA
Decided on December 15,2016

Digvijaya Singh Appellant
VERSUS
State of M.P. and Others Respondents

JUDGEMENT

- (1.) We have heard the learned counsels for the parties. Having considered the entire gamut of issues and the submissions advanced, we are of the view that the Writ Petition (C) No.417 of 2015 under Article 32 of the Constitution and other connected cases ought to be disposed of at this stage.
(2.) The prayers made in the Writ Petition (C) No.417 of 2015 are as follows : (a) Issue an appropriate writ, order, direction, in the form of Mandamus or any other appropriate writ directing Respondent No.2 to produce the record and produce report dated 22.4.2015 before this Court; (b) Issue an appropriate writ, order, direction in the form of Certiorari or any other appropriate writ for quashing order dated 24.04.2015 passed by the High Court of M.P. at Jabalpur in W.P. 6385/2014; (c) Issue or pass any writ, direction or order in the nature of Mandamus for sending the incriminating material and truth laboratory report provided by the Petitioner for examination, analysis and authentication by a Central forensic laboratory; (d) Issue or pass any writ, direction or order in the nature of mandamus for transferring investigation of Crime no.539/2013 lodged at Police Station Rajendra Nagar, District Indore and other VYAPAM scam cases for fair and impartial investigation to CBI or any other central agency: (e) issue or pass any writ, direction or order that this Hon'ble Court may deem fit and proper under the facts and circumstances of the case.
(3.) Insofar as the prayer (d) is concerned, all cases relating to the VYAPAM Scam have been handed over for investigation to the C.B.I. and are presently pending at different stages, including, trial of the said cases before the competent Courts.;


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