CHUNGKHAM TARATOMBI LEIMA Vs. AKOIJAM JHALAJIT SINGH (DR.)
LAWS(MANIP)-2019-4-1
HIGH COURT OF MANIPUR
Decided on April 26,2019

Chungkham Taratombi Leima Appellant
VERSUS
Akoijam Jhalajit Singh (dr.) Respondents

JUDGEMENT

M.V. Muralidaran - (1.) Heard Mr. Shreeji Bhavsar, and Mr. M. Rakesh, learned counsel for the applicants. Heard also Mr. Jayant Sud, learned Sr. Counsel assisted by Mr. Honeykhana, learned counsel as well as Mr. S. Biswajit, learned counsel for the respondents/petitioners. Heard also Mr. W. Darakeshwar, learned Sr. Panel Counsel, for the CBI.
(2.) This petition has been filed by the petitioner seeking to implead her as respondent No. 2 in Criminal Petition No. 6 of 2017 preferred by the first respondent.
(3.) Criminal Petition No. 6 of 2017 has been filed by the first respondent herein seeking the following reliefs: "(i) Set aside the order of the learned Sessions Judge, Imphal West dated 14.2.2017. (ii) Direct the respondent not to make further investigation in the present case in the light of fact and circumstances as mentioned in the petition. (iii) Direct the respondent not to issue notice under Section 160 Cr.P.C. to the petitioner to appear before the CBI till the disposal of the petition. (iv) Stay the arrest of the petitioner by the respondent till the disposal of the petition." ;


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