NATIONAL INVESTIGATION AGENCY, MINISTRY OF HOME AFFAIRS, GOVERNMENT OF INDIA Vs. SALAI GROUP OF COMPANIES AND SMART SOCIETY
LAWS(MANIP)-2021-2-9
HIGH COURT OF MANIPUR
Decided on February 25,2021

National Investigation Agency, Ministry Of Home Affairs, Government Of India Appellant
VERSUS
Salai Group Of Companies And Smart Society Respondents

JUDGEMENT

A.BIMOL SINGH,J. - (1.) Heard Mr. Kh. Samarjit, learned counsel appearing for the appellant and Mr. HS. Paonam, learned Senior counsel appearing for the respondent.
(2.) The present appeal has been filed challenging the order dated 02.11.2020 passed by the Special Judge (NIA), Manipur in Cril. Misc. Case No. 55 of 2020. The limited issue to be addressed in the present appeal is about the justness of the action of the investigating officer of freezing the bank accounts and sealing of the main office buildings and sub-offices of the respondent in connection with FIR No. 223(10) 2019 LPS re-registered as RC-12/2019/NIA/GUW and the correctness of the approached of the special Judge (NIA), Manipur in allowing the request for de-freezing the bank account and opening of the office buildings of the respondent.
(3.) The relevant fact for the purpose of deciding the issue involved in the present appeal is that on 30.10.2019, the Officer-in-charge of Lamphel Police Station registered a Suo Moto case bearing FIR No. 223(10) 2019 LPS, U/S 121/121-A/123/153(A)/505(B)/124(A) and 120(B) IPC against one Narengbam Samarjit Singh and Yambem Biren Singh alleging that it has been reported in the daily newspaper of Manipur dated 30th Oct. 2019 and also in social media that the said 2(two) accused persons have announced in a press conference held in London on 29.10.2019 for separation of the Sate of Manipur from India and forming the Manipur State Council and that the said 2(two) accused persons, who declared themselves as Defence Minister and the Chief Minister respectively, announce that they have sought asylum in the United Kingdom (U.K.) and will operate from there.;


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