MD. HABIBULLAH Vs. OFFICER-IN-CHARGE, LILONG POLICE STATION
LAWS(MANIP)-2021-3-19
HIGH COURT OF MANIPUR
Decided on March 18,2021

Md. Habibullah Appellant
VERSUS
Officer-In-Charge, Lilong Police Station Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) This application has been filed by the petitioner under Section 438 Cr.P.C. for granting anticipatory bail in connection with the FIR No.105(11)2020 on the file of Lilong Police Station.
(2.) The case of the prosecution is that on 11.11.2020, one Beikul Singh, SDC, Lilong, published his office memorandum vide No.2/SDC/L/CERT/88pt as whereas it has been detected by the office while visiting the website https://www/manipuruniv.ac.in// of Manipur University, Chanchipur, Imphal West that one Km Khullakpam Sajida, daughter of late Nihamuddin, who is a resident of Lilong Haoreibi Makha Leikai has been holding and issuing a fake/forged Income and Assets Certificate purporting to be produced by the accused under the category of Economically Weaker Sections being No.2037 dated 23.10.2020 which is allegedly to have been issued by the SDC using photo-shop software technology behind the back and knowledge of the office of the SDC.
(3.) Further case of the prosecution is that the said Sajida has used the said fake/forged certificate in question for admission purpose into the Manipur University as if the same was issued by the office of the SDC as genuine one. The office of the SDC clarified that the certificate in question is not related to the office of the SDC in terms of any manner also not having the power and purview to issue such type of illegal certificate to any point of time. Further, the office issued a memorandum to the effect that the said certificate said to have been issued has neither related nor recorded at the office and further clarified that the alleged office number reflected in the said certificate is also fictitious one. Accordingly, the Manipur University, Canchipur can take appropriate action for using such fake certificate for personal gain referring to the office memorandum issued by the SDC. Thereafter, on 13.11.2020, one Md.S.Daulat Khan, SDC, Lilong forwarded the above said office memorandum to the Lilong Police Station for taking action against the commission of forgery vide letter dated 13.11.2020.;


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