SURAJIT GOGOI @ PUNA GOGOI Vs. UNION OF INDIA
LAWS(GAU)-2018-2-91
HIGH COURT OF GAUHATI
Decided on February 01,2018

Surajit Gogoi @ Puna Gogoi Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

UJJAL BHUYAN - (1.) Heard Mr. BD Das, learned Senior Counsel assisted by Mr. HK Sarma, learned counsel for the petitioner and Mr. SC Keyal, learned Assistant Solicitor General of India for the respondents.
(2.) Though the prayer made in the writ petition has undergone change during the pendency of the writ petition before this Court, at the time of final hearing, Mr. Das, learned Senior Counsel for the petitioner has confined his prayer to payment of compensation only.
(3.) A brief recital of the facts would be in order. Originally, the writ petition was filed with the following prayer : - " In the premises aforesaid, it is most respectfully prayed that the Hon'ble Court may be pleased to admit this application, call for the records and issue a rule calling upon the respondents to show cause as to why the petitioner shall not be provided with all the items taken by the officials of the respondent No.2 and 3 as mentioned in his representation dated 23.02.2012 addressed to the respondent No.2 with copy to the concerned person (at Annexure-9) immediately and why the non-bailable warrant of arrest against Havildar Sandeep Thapa shall not be executed immediately as per the order dated 05.01.2012 passed by the learned Chief Judicial Magistrate, Jorhat in Jorhat PS Case No.922/11 and why the respondent No.2 and 3 shall not be directed to direct Havildar Sandeep Thapa to appear before the Officer-in-Charge, Jorhat PS in connection with the Jorhat PS Case No.922/11 and why the investigation of the Jorhat PS Case No.922/11 shall not be completed immediately and why compensation of Rs.10.00 lakhs shall not be provided to the petitioner for their illegal entry to the petitioner's house at 1.00 am on 22.12.11 and taking away various items by forcefully breaking the locks of the petitioner's steel almirah and after return of the Rule and upon such cause or causes being shown and upon hearing the parties be pleased to make the Rule absolute giving full and complete relief to the petitioner and/or pass such further or other order or orders as this Hon'ble Court may deem fit and proper." 3. A. The above prayer was made in the context of the grievance expressed by the petitioner in the writ petition. ;


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