BABIE SHIRIN Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-11-5
HIGH COURT OF MANIPUR
Decided on November 07,2019

Babie Shirin Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

- (1.) Heard Mr. H. Kenajit, learned counsel appears for the petitioner and Mr. Y. Ashang, learned Government Advocate appears for the respondents. This writ petition is disposed at the admission stage itself.
(2.) This writ petition has been filed by the petitioner seeking a quo warranto to set aside the order dated 28.12.2018 passed by the second respondent whereby appointing the third respondent to conduct the prosecution case in Cril (C) Case No. 1 of 2018 on the file of the learned Sessions Judge, Imphal West.
(3.) Succinctly put, the facts of the case run thus: During October, 2018, the Hon 'ble Chief Minister, through the Public Prosecutor has filed Cril (C) Case No. 1 of 2018 against the petitioners under Sections 500, 501, 502, 505(II), 120 and 34 IPC. On 03.1.2018, the Public Prosecutor (District) has filed Cril (Misc) Case under Section 302 Cr.P.C. to allow the third respondent to prosecute the case and the said application was allowed by the learned Sessions Judge, Imphal West.;


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