KAMALAKANTA TRIPATHY @ BABULI Vs. STATE OF ODISHA
LAWS(ORI)-2020-7-6
HIGH COURT OF ORISSA
Decided on July 21,2020

Kamalakanta Tripathy @ Babuli Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

S.K.Panigrahi, J. - (1.) The petitioner in this Criminal Misc. Case preferred under Section 482 of the Criminal Procedure Code,1973 has challenged the Notice No.1373 dated 12.05.2020 issued by the Opp. Party No.2 in connection with Cyber Crime P.S. Case No. 0028 of 2017 corresponding to G.R. Case No. 1731/2017, wherein the petitioner was directed under Section 91 of the Cr.P.C to appear in person along with three seized Laptops on 12.06.2020 and with a further direction to produce those seized laptops, as they were, without any tampering. Resultantly, it is prayed by petitioner that the said impugned notice under Annexure-3 dated 12.5.2020 may be quashed and set aside.
(2.) The factual matrix of the case in hand is that one Madhusudan Padhy, IAS, Transport Commissioner, Odisha lodged a written report on 11.09.2017 before the I.G., Crime Branch, C.I.D. with a request to investigate into a possible "hacking" of his e-mail I.D mspadhi@gmail.com by an unknown miscreant. Accordingly, on the basis of his report, Cyber Crime P.S. Case No.28 dated 13.09.2017 was registered under Sections 465, 469 of the IPC read with Section 66 of the Information Technology Act, 2000 against an unknown person. Thereafter, a corresponding G.R. Case No.1731 of 2017 was registered in the Court of learned SDJM, Sadar, Cuttack.
(3.) The prosecution case, in short, is that the informant received information from one Ashok Nanda on 2.8.2017 which narrates that he received three emails from an unknown person namely one Prasanta Rath having email ID prasanta.rath007@gmail.com. He further stated that the above e-mails purportedly related to the account of the informant wherein the said Prasanta Rath had sent a threatening email i.e. "you stop nuisance or we would go to Crime branch against you". On getting such email, the informant enquired into the matter and found that some unknown miscreant had probably hacked into his email account and by creating forged electronic record and via a fictitious email ID i.e. prasanta.rath007@gmail.com for sending those incriminating e-mails. Accordingly, the informant requested for investigation into the matter by the police through its cyber cell.;


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