SHAKIL AHMED Vs. THE STATE (GOVT OF NCT OF DELHI) & ORS.
LAWS(DLH)-2007-1-229
HIGH COURT OF DELHI
Decided on January 18,2007

SHAKIL AHMED Appellant
VERSUS
The State (Govt Of Nct Of Delhi) And Ors. Respondents

JUDGEMENT

Reva Khetrapal, J. - (1.) WP (Crl.) No. 1826 of 2006 This Writ petition has been filed by the petitioner for issuance of a writ, order of direction in the nature of mandamus against the respondents, inter alia, directing the respondents not to harass the petitioner and infringe his fundamental rights.
(2.) The brief facts are that one Julfikar Ahmad s/o late Abdul Rasid lodged a missing report with regard to his daughter Rukhsana aged about 16 years expressing suspicion on one Rahmate Azam @ Tunan s/o Sheikh Abid who was living as a tenant in the neighbourhood and was also missing since his daughter had been allegedly kidnapped. On this, FIR No. 852/2004 under Section 363/366/368 IPC, P.S. Mangol Puri was registered and investigation was proceeded with. While efforts were made to trace the missing girl, Rukhsana and accused Rahmate Azam filed joint petitions before this court being Crl. M.C. 6109/06 & 6114/06 for quashing of the FIR on the ground that they are married and a male child had been born from the wedlock. The father of Rukhsana, Julfikar Ahmad also filed Crl.WP. No. 633/2006 seeking production of his daughter and the same is pending adjudication before this court. The petitioner Shakil Ahmed, alleged to be a friend of Rahmate Azam @ Tunan filed the present writ petition praying for directions that he should not be harassed by the respondents.
(3.) Status report has been filed by Ms. Mukta Gupta, Standing Counsel for the State wherein it is submitted that pursuant to recording of First Information Report, enquiries were made in accordance with law to trace the prosecutrix Rukhsana and it was in this context that the petitioner was contacted by the police. The petitioner was never harassed and is not an accused in the present FIR. As such, the present petition is without merit.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.