TAKHELLAMBAM BINO DEVI Vs. STATE OF MANIPUR AND ORS.
LAWS(MANIP)-2019-8-20
HIGH COURT OF MANIPUR
Decided on August 26,2019

Takhellambam Bino Devi Appellant
VERSUS
State of Manipur and Ors. Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) The petitioner has filed this writ petition seeking a writ of certiorarified mandamus calling for the records from Heingang Police Station in respect of deliberate action against destruction of evidences by Heingang Police Station and the Jawaharlal Nehru Institute of Medical Science, Porompat, Imphal East and to allow the petitioner to raise more points/grounds at further stages and also to direct the Judicial Magistrate to inquire under Section 177 of Cr.P.C. followed with lodging of an FIR.
(2.) The case of the petitioner is that on 8.5.2015 at about 8.00 p.m., her son viz., T. Robinson Singh was found lying unconscious on the bed of one Chanamthabam Naoba Singh of Koirengei Bazar with scratch marks and injuries. Her son was taken to the hospital and he died on the way. The petitioner was not informed about the dying state of her son. According to the petitioner, her deceased son was harassed by the accused person on the whole night of 7.5.2015 and on 8.5.2015, the petitioner's son was moving out of the house on a bicycle,wearing long trouser carrying a mobile phone. Some of the local acquaintances of the petitionerhad later on informed her that her son was seen forcefully injecting something on the hand at isolated place nearby the locality where bushy banana plants grow and was seen dragging towards the accused house.
(3.) Further case of the petitioner is that Hein-gang Police had submitted a report of its ongoing investigation to the Chief Judicial Magistrate, Imphal East on 6.2.2017. However, it is very unfortunate that till date main witnesses like the petitioner and key witnesses who had seen injecting of poisonous substance forcefully into the hand of the deceased were not examined.;


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