AKOIJAM JHALAJIT SINGH Vs. CENTRAL BUREAU OF INVESTIGATION (CBI)
LAWS(MANIP)-2021-2-12
HIGH COURT OF MANIPUR
Decided on February 24,2021

Akoijam Jhalajit Singh Appellant
VERSUS
CENTRAL BUREAU OF INVESTIGATION (CBI) Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) This criminal petition has been filed by the petitioner under Section 482 Cr.P.C. seeking to set aside the order dated 14.2.2017 passed in Criminal Miscellaneous Case NO.25 of 2017, whereby learned Sessions judge, Imphal West directed further investigation of RC 1 (S) 2010 IMPH and RC 2(S)2010 IMPH.
(2.) The case of the petitioner is that on 23.7.2009 an encounter took place at B.T. Road, Imphal in which two persons namely Thokchom Rabina and Chungkham Sanjit Singh were killed and police registered First Information Reports being FIR NO.75(7) 2009 on the file of City PS and FIR NO.82(8) 2009 on the file of City PS under Section 302/34 IPC and section 27(3) Arms Act. Later on, on petition filed by the mother of Chungkham Sanjit Singh, the Gauwahi High Court, Imphal Bench transferred the investigation to CBI and the CBI registered the case as RC 1(S)2010 IMPH and after investigation, the CBI filed the charge sheet against nine accused.
(3.) According to the petitioner, at the relevant time, the petitioner was serving as Additional Superintendent of police, Imphal West and he has been cited as prosecution witness and the petitioner has fully co-operated with the CBI in the investigation and in the charge sheet filed by the CBI, the petitioner was one of the witness among 254 witnesses to be examined as prosecution witnesses. Now the trial is pending before the learned Sessions judge, Imphal West, where almost 90 prosecution witnesses have been examined.;


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