RAMESH BAWRI Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-12-25
HIGH COURT OF MEGHALAYA
Decided on December 17,2020

Ramesh Bawri Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W. Diengdoh, J. - (1.) Heard Mr. S. Jindal, learned counsel for the Petitioner who has submitted that the Petitioner has lodged an FIR dated 19.11.2020 with the Officer-In-Charge Umiam PS (Respondent No.2) primarily on the allegation that some workers of the Proforma Respondent No. 4 Shri Wally Marbaniang had illegally trespass into his plot of land known as 'Lumbawri' situated at UCC Road Umbir village.
(2.) It is also the submission of the learned counsel that the police have investigated into the matter and the Petitioner as well as Proforma Respondent No. 4 were called by the police with a request to submit all relevant documents as regard the Petitioner's land. Thereafter, the police authorities have taken a view that they are not in a position to take any action and that no protection can be afforded to the Petitioner, inter alia on the ground that there exists a civil dispute between the parties and that the Title Suit No. 7(T)2017 preferred by the Petitioner before the court of the learned Assistant to Deputy Commissioner, Nongpoh has since been dismissed for default vide order 17.10.2017.
(3.) Thus, being aggrieved by the alleged inaction of the police, the Petitioner has approached this Court with this instant Writ Petition. However, Mr. Jindal has limited his prayer to only two aspects, i.e that this Court may be pleased to direct the police to function within the statutory provisions of law and procedure and secondly, that protection may be given to the Petitioner as far as his property is concerned.;


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