KISHORE SINGH Vs. STATE OF M.P. AND ANR.
LAWS(MPH)-2018-3-400
HIGH COURT OF MADHYA PRADESH (AT: INDORE)
Decided on March 05,2018

KISHORE SINGH Appellant
VERSUS
State of M.P. and Anr. Respondents

JUDGEMENT

VIVEK RUSIA,J. - (1.) The petitioner has filed the present petition alleging that the respondents are unnecessary delaying in issuance of passport hence they may be directed to issue the passport to him.
(2.) The petitioner who is resident of District Jhabua, has applied for issuance of passport before the Passport Seva Kendra, Bhopal. After submission of the application, the Passport Authority conducted an enquiry and also obtained the information from the police that two criminal cases are pending against the petitioner, therefore, they have withheld the application, hence the present petition.
(3.) Learned counsel for the petitioner submits that the conduct of respondents is in violation of fundamental rights of the petitioner under Article 19 and 21 of the Constitution of India. The petitioner has not been convicted in any of the criminal cases and only two criminal cases are pending in which the charges are very minor and the cases are triable by the Magistrate. As many as 7 criminal cases were pending against him and out of which, in five criminal cases, he has been acquitted.;


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