BOMBAY HIGH COURT ON ITS OWN MOTION Vs. KETAN TIRODKAR
LAWS(BOM)-2018-10-43
HIGH COURT OF BOMBAY
Decided on October 11,2018

Bombay High Court On Its Own Motion Appellant
VERSUS
Ketan Tirodkar Respondents

JUDGEMENT

S. C. Dharmadhikari, J. - (1.) It is extremely unfortunate and equally painful that this Bench has to proceed and decide whether the respondent has committed a criminal contempt.
(2.) The respondent before us has filed number of proceedings and cases in this Court. He relies upon filing of Public Interest Litigations highlighting instances of abuse of discretion by public servants and State Government. He argues them in person. On occasions, he relies on in-depth study of the matters and his overall experience. Such a person is expected to act sensibly and responsibly. However, that is belied by his scurrilous, highly offensive, vicious, intimidatory and malicious allegations against sitting Judges of this Court. We would be failing in our duty if we do not deal with this and in the words of the Hon'ble Supreme Court itself, a flagrant onslaught on the independence of the judiciary, destructive of the orderly administration of justice and a challenge to the supremacy of the rule of law. (Pritam Pal vs. High Court of MP, 1993 Supp1 SCC 529) .
(3.) Those familiar with modern scientific advancements in the field of telecommunications and information technology ought to be equally aware of the ill-effects and adverse impact of social media. On his Facebook profile, the respondent has published alleged instances of misdemeanour and misconduct of some sitting and retired Judges of this Court. The words used and the language employed is, for instance "that the Judges have sold justice and there are rates at which bail orders and anticipatory bail orders can be obtained." This is equated with a Menu Card in a restaurant. He has termed some retired Judges of this Court as 'middlemen'. He says that this Court has managed to push under the carpet, instances of blatant corruption by forbidding or prohibiting use of mobile phones. Thus, the endeavour of the Judges is not to allow the public to access their misdeeds.;


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