MITHU SEWA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2013-7-12
HIGH COURT OF MEGHALAYA
Decided on July 01,2013

Mithu Sewa Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

- (1.) Heard Mr. K.C.H. Gautam, learned counsel appearing for the petitioner and also Mr. K.P.Bhattacharjee, learned counsel appearing for respondents No. 1, 2 and 3.
(2.) The only prayer in the present writ petition is for a direction to the respondent No.6, i.e. the Director, National Crime Records Bureau (NCRB) to make necessary corrections in the concerned NCRB report in respect of the petitioner's vehicle i.e. Mahindra Bolero (Tourist vehicle) bearing registration No.ML-05-H-1814 as per the police report dated 20-3- 2012 issued by the Officer I/c Jhalupara Police Outpost, East Khasi Hills District.
(3.) For deciding the issues involved in the present writ petition, a short fact leading to the filing of the present writ petition is noted. The petitioner is the registered owner of the Mahindra Bolero (Tourist vehicle) bearing registration No.ML-05-H-1814 as per the certificate of registration issued by the District Transport Officer, East Khasi Hills District, Shillong, Meghalaya. The said vehicle of the petitioner was also duly insured with the National Insurance Company Ltd under Policy No.201000/31/10/6300001919 effective from 1A.M. of 08-10-2010 to the midnight of 07-10-2011.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.