P. KULANDAIVEL Vs. SUPERINTENDENT OF POLICE, SALEM
LAWS(MAD)-2020-10-376
HIGH COURT OF MADRAS
Decided on October 12,2020

P. Kulandaivel Appellant
VERSUS
SUPERINTENDENT OF POLICE, SALEM Respondents

JUDGEMENT

R.PONGIAPPAN,J. - (1.) The matter was heard through "Video Conference".
(2.) This Writ Petition has been filed seeking direction, directing the respondents to consider the representation of the petitioner dated 23.09.2020 and pass orders for requesting to remove his name from the history sheet maintained by the 3rd respondent police.
(3.) The learned counsel appearing for the petitioner would submit that the petitioner is running a small scale crusher unit. While so, in the year 2016, a false case has been registered against the petitioner for the offence under Sections 341, 294 (b), 387 and 506 (ii) of Indian Penal Code alleging that on 07.02.2016 the petitioner waylaid one Mariyalawrance showing small knife and threatened him with dire consequences and extorted Rs.150/- and after the full-fledged trial in the said case, the petitioner was acquitted. However, the third respondent has opened a history sheet from the year 2016 for the above solitary incident. Therefore, he sought for allowing this petition.;


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