MD. ABDUL GANI KHAN Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-8-5
HIGH COURT OF MANIPUR
Decided on August 01,2019

Md. Abdul Gani Khan Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) Heard Mr.FA Khalid, learned counsel for the petitioner and Mr. H.Samarjit, learned PP.
(2.) This petition has been filed by the petitioner under Section 482 of Cr.P.C. seeking to quash the FIR No.174(6) 2017 under Sections 406, 409, 420 IPC on the file of Imphal Police Station.
(3.) The case of the petitioner is that he is a contractor/supplier having good reputation in doing various contract supply works in Manipur and on seeing his best performance of various supply works, the Home Department of State of Manipur awarded a work for supply of uniform and web items to him as recommended by the Higher Tender Committee in its meeting held on 24.03.2014. Thereafter, a contract agreement dated 05.04.2014 was executed. As per the recommendation and also approval of the Government of Manipur, the Inspector General of Police(Admn.), Manipur issued a supply order in the name of the petitioner's firm vide supply order dated 24.04.2014 for supply of uniform and web items, including leather belt (black) for 20,000 Nos. at the rate of Rs. 117/- per piece.;


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