YAIKHOM RANJITKUMAR SINGH Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-14
HIGH COURT OF MANIPUR
Decided on September 23,2019

Yaikhom Ranjitkumar Singh Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) BRIEF CASE OF THE PETITIONER: The petitioner has come to know that an FIR No. 6(1)2018 V & AC PS; U/S 420/468/471/120-B I.P.C & 13(2) r/w 13(1)(c) of P.C. Act, 1988 has been lodged against five accused persons including the present petitioner. The accused No.1 has been arrested in connection with the investigation of the FIR by the police. The accused No.1 is the Director of Fisheries Directorate, Govt. of Manipur whereas the present petitioner is working as a mere Revenue Assistant / L.D.C. in the said Directorate of Fisheries.
(2.) The petitioner is also utilized as peon/runner from time to time for the Directorate of Fisheries for various works/duties to the bank as well as to other Departments of the Government of Manipur. In one of such duties the petitioner along with co-accused A. Gope Singh, U.D.C. (Cashier) were detailed as Borkandaz/runner to the State Bank of India, Paona Bazar and to the Treasury Office vide Govt. Letter No. FD/173/Estt/04 (Pt) Imphal, the 20th April, 2018 whereby specimen signatures were submitted by the Director of Fisheries, Manipur.
(3.) The accusation against the petitioner as per the police papers is that out of the amount of Rs.3,75,89,405.00, a total amount of Rs.1,82,78,871.00 was withdrawn by cash from the account of DDO through cheque/withdrawal slips (signed by H. Biramani Singh, Addl. Director of Fisheries , accused No.1) by Shri A. Gope Singh, the then Cashier and the petitioner in order to make payment to various 16 numbers of Contractors/Suppliers/Agencies.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.