REGISTRAR (JUDICIAL) HIGH COURT OF BOMBAY Vs. STATE OF MAHARASHTRA
LAWS(BOM)-2020-10-313
HIGH COURT OF BOMBAY
Decided on October 22,2020

Registrar (Judicial) High Court Of Bombay Appellant
VERSUS
STATE OF MAHARASHTRA Respondents

JUDGEMENT

- (1.) Learned A.P.P. today produced on record communication of Sub-Divisional Police Officer Mr. Sanjay Satav dated 20.10.2020 showing that he recently took a charge of the present matter. One Assistant Police Inspector Mr. Gandhale is assigned the work to make investigation of the matter.
(2.) The submissions made today and the record show that though the Principal District Judge and Sessions Judge had informed to the authority that there are about 15 cases in which false record of accident was created and accident claims were filed, around 51 cases were detected during investigation. It appears that in the year 2015 itself the investigation agency had requested Ahmednagar and Shrirampur Courts to give particulars of some cases. But, the Courts did not give particulars and due to that further steps could not be taken. This Court is hereby directing the Registrar Judicial to see that these Courts supply necessary information including copies of record of both the matters to investigating agency for the purposes of investigation.
(3.) The affidavits filed by Investigating Officer show that there is some misconception in their mind. The officer feels that as the matters are pending in the Tribunals the permission of the Tribunal is required for making investigation of the cases. If the cognizable offence of aforesaid nature is committed, there is no need to obtain permission of Tribunal or Civil Court to make investigation of that matter. Even a Police Constable can give report if some false record is noticed which can be used for deceiving somebody and action can be taken by Police. In the present matters there is much more than what is required for registration of crime. The Police Officer should take urgent and immediate steps in all the matters as the mischief was traced in 2015 but not much is done till today.;


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