SHANTANU MANDAL Vs. ARUN KUMAR AGARWAL
LAWS(DLH)-2007-8-308
HIGH COURT OF DELHI
Decided on August 01,2007

SHANTANU MANDAL Appellant
VERSUS
ARUN KUMAR AGARWAL Respondents

JUDGEMENT

- (1.) The petitioner has filed the present writ petition praying inter alia for directions to initiate appropriate action against the respondents under the provisions of Schedule Castes and Scheduled Tribes (Prevention of Atrocities Act), 1989 (in short 'the Act') as also for issuance of a writ of prohibition prohibiting the respondents from taking any action against the petitioner amounting to harassment. Lastly, the petitioner had prayed for directions to respondents to produce the records to determine the accountability of the respondents in harassing the petitioner.
(2.) The prayers made in the amended writ petition read as under:- "(a) to issue a writ of mandamus or writ of certiorari or any other appropriate writ, order or direction in the nature of mandamus directing for the appropriate action under the provisions of the Scheduled Castes and Scheduled Tribunals (Prevention of Atrocities), Act 1989. (b) issue a writ of prohibition or any other appropriate writ, order or direction in the nature of prohibition restraining the respondents, their servants and agents in taking any action against the petitioner amounting to harassment. (d) to issue directions for calling the records for determining the accountability of concerned respondents in harassing the petitioner. (e) to allow the writ petition with costs. (f) to pass such other and further order/orders as this Hon'ble Court may deem fit and proper in the facts and circumstances of the present case."
(3.) The main grievance of the petitioner is against respondents No.1 and 2. He submits that respondents No. 4 to 6 have been impleaded in the present writ petition as the Government of India is the cadre controlling authority of the petitioner and as the petitioner is posted with the hospitals of NCT of Delhi, respondent No. 3, the latter has also been impleaded.;


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