BHOOP SINGH Vs. SEES PAL AND ANR
LAWS(DLH)-2007-2-253
HIGH COURT OF DELHI
Decided on February 14,2007

BHOOP SINGH Appellant
VERSUS
SEES PAL AND ANR Respondents

JUDGEMENT

- (1.) This contempt petition was filed on 7.12.2005 complaining of willful disobedience by the Respondents 1 and 2, Head Constable Sees Pal and Sub Inspector Balbir Singh respectively, of an order dated 31.8.2005 passed by this Court in the petitioner s Writ Petition (Criminal) No. 1470 of 2005 (Bhoop Singh v. State). By the said order, this Court had recorded the statement of the learned Counsel for the respondents that "the petitioner will not be harassed and will be dealt with in accordance with law in the event he is required in any proceedings."
(2.) In the said writ petition in which the above order was passed, the petitioner had expressed an apprehension regarding the safety and security of his son and himself in the following paras: 7. That the petitioner s son was married on 15.4.2001 and one son was born out of the wedlock on Ist May, 2002. Another child is also expected in about 2-3 months and the whereabouts of the son of the petitioner is not known to the petitioner and the police is conducting raids in day in and day out in order to arrest him and to implicate him in false cases. The petitioner s son is not in a position to live in the house of the petitioner due to terror and threats of the police to him. Even on dates of hearings in the cases before the Patiala House Courts. Petitioner s son is finding difficult to produce himself in the Court and the Police creates Nakabandi in order petitioner s son and to disallow him to attend the Court and further involve him in false criminal cases. Police is also planning to kill petitioner s son is in danger and he can at any time breath his last and police may kill him or may detain him in large number of false cases in order to make him bad character and to obtain order to extern him from Delhi in order to create false evidence and to keep him in Tihar Jail in false cases by misleading the Courts also. That the petitioner is a Government Servant, aged about 51 years and has no criminal record. The petitioner has sent large number of representations to various authorities including D.C.P. (South West) but no action was taken. Even respondent no.2 did not protect the life of the petitioner or his son Jai Prakash. The erring police officials were not taken to task and petitioner s life is also in danger and threats are being given to him that he will also be arrested in false cases with the result that he will be dismissed from the services of Delhi Transport Corporation to deprive him to take benefits of his retirement, which is still nine years away.
(3.) The Petitioner, who is working with the Delhi Transport Corporation ('DTC ), says in this contempt petition that despite the above order, he was picked up by Respondents 1 and 2 on 4.10.2005 from his residence at about 7.45 PM and illegally detained for more than 24 hours at the R.K. Puram Police Station, Sector 8. In the present contempt petition, notice was first directed to issue on 16.1.2006 and fresh notice was ordered on 3.3.2006.;


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