NELLORE DOLENDRA PRASAD Vs. STATE OF A.P.
LAWS(APH)-2019-10-26
HIGH COURT OF ANDHRA PRADESH
Decided on October 18,2019

Nellore Dolendra Prasad Appellant
VERSUS
STATE OF A.P. Respondents


Referred Judgements :-

ARNESH KUMAR VS. STATE OF BIHAR [REFERRED TO]


JUDGEMENT

U Durga Prasad Rao, J. - (1.)In this Criminal Petition filed under Section 482 of Cr.P.C. the petitioner/accused No.1 seeks to quash the proceedings against him in Crime No.214 of 2019 of Dargamitta Police Station, SPSR Nellore district, which was registered against him and others for the offences under Sections 323 and 506 R/w.34 of I.P.C and Sections 3(1)(x), 3(1)(r) and 3(1)(s) of the Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Amendment Act, 2015 (for short, the Act of 2015 ). Investigation is reported to be pending.
(2.)The de-facto complainant is a SC, who gave report to the Police of Dargamitta Police Station alleging that on 11.08.2019 at about 09:00 p.m. when he along with his friend Bodimalla Vishnu Vardhan Reddy went to the house of Petitioner/A-1, who is the Chief Editor of Jameen Raithu (telugu weekly) for obtaining political advises, on seeing them, the Petitioner/A-1 got enraged and abused them in filthy language stating just then he kicked out their MLA who was not useful to them and allegedly directed the complainant and his friend not to come to him henceforth. When the complainant and his friend were unable to know the reason for the anger of A-1, A-2 who is the Editor of Jameen Raithu, A-3 who is the Maha TV Reporter, and A-4 who is the relation of A-1 pushed them to the road and abused them in the name of their caste. Hence, this petition.
(3.)Heard learned counsel for the petitioner/accused No.1, learned Additional Public Prosecutor, appearing for the 1st respondent-State, and perused the record.
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