LAISHRAM (O) PREMA DEVI Vs. UNION OF INDIA
LAWS(MANIP)-2019-4-9
HIGH COURT OF MANIPUR
Decided on April 11,2019

Laishram (O) Prema Devi Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

MV MURALIDARAN,J. - (1.) The prayers in WP(C) No. 841 of 2014 are as follows "i) to admit this petition and issue Rule Nisi; ii) to issue a writ in the nature of Mandamus directing the Respondents to pay Rs.20,00,000/- (Rupees twenty lakhs) only as compensation to the Petitioner for their illegal act of abduction and subsequent killing of her husband Laishram Keshorjit Singh without assigning any lawful reason, which is an established infringement of fundamental right under Article 21 of the Constitution of India; iii) to issue a writ in the nature of Mandamus or any other appropriate writ or order or direction directing the Respondent No.4 to 6 to hand over the investigation into the killing of the Petitioners husband Laishram Keshorjit Singh to an independent investigating agency like Central Bureau of Investigation (CBI) so that it could proceed with the investigation and make all attempts to book the culprits, who were involved in abduction and subsequent killing of the petitioners husband Laishram Keshorjit Singh and his friend Seram Priyokumar Meitei in a fake encounter; iv) to issue any other appropriate Writ or order or direction which the Honble Court deems fit and proper in the facts and circumstances of the case. v) in the interim to issue a direction directing one of the District Judges or any other Senior Subordinate Judicial Officer of Manipur to cause a fact finding inquiry into the illegal action of capturing and subsequent killing of the Petitioners husband Laishram Keshorjit Singh his friend Seram Priyokumar Meitei without assigning any lawful reasons."
(2.) The prayers in WP(C) No. 840 of 2014 are as follows "i. to admit this writ petition and issue Rule Nisi; ii) to issue a writ in the nature of Mandamus directing the Respondents to pay Rs. 20,00,000/- (Rupee twenty lakhs) only as compensation to the Petitioner for their illegal act of abduction and subsequent killing of her husband Seram Priyokumar Meitei without assigning any lawful reason, which is an established infringement of fundamental right under Article 21 of the Constitution of India; iii) to issue a writ in the nature of Mandamus or any other appropriate writ or order or direction directing the Respondent No. 4 to 6 to hand over the investigation into the killing of the Petitioners husband Seram Priyokumar Meitei to an independent investigating agency like Central Bureau of Investigation (CBI) so that it could proceed with the investigation and make all attempts to book the culprits, who were involved in abduction and subsequent killing of the Petitioners husband Seram Priyokumar Meitei and his friend Laishram Keshorjit Singh in a fake encounter; iv) to issue any other appropriate Writ or order or directions which the Honble court deems fit and proper in the facts and circumstances of the case. v) In the interim to issue a direction directing one of the District Judges or any other Senior Subordinate Judicial Officer of Manipur to cause a fact finding inquiry into the illegal action of capturing and subsequent killing of the Petitioners husband namely Seram Priyokumar Meitei and his friend Laishram Keshorjit Singh without assigning any lawful reason."
(3.) The facts in both the writ petitions are as follows:- The Petitioner in WP(C) No. 841 of 2014 got married to the deceased Laishram Keshorjit Singh about 14 years ago and they were blessed with two sons namely Laishram Badan Singh and Laishram Wanglen Singh and the petitioner in WP(C) No. 840 of 2014 got married to Seram Priyokumar Meitei about 17 years ago and they were blessed with three sons, namely, Seram Yuremba Meitei, Seram Omenjit Meitei and Seram Henthoi Meitei. The deceased husbands were the sole earning member of families and the deceased in WP(C) No. 841 of 2014 was running a grocery shop and the deceased in WP(C) No. 840 of 2014 was a mason.;


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