KHALIQUZZAMAN SK @ KHALIQUZZAMAN SHEIKH AND ANR Vs. STATE OF ASSAM AND 4 ORS
LAWS(GAU)-2018-2-40
HIGH COURT OF GAUHATI
Decided on February 21,2018

Khaliquzzaman Sk @ Khaliquzzaman Sheikh And Anr Appellant
VERSUS
State Of Assam And 4 Ors Respondents

JUDGEMENT

Achintya Malla Bujor Barua, J. - (1.) Heard Mr. A. Rahman, learned counsel for the petitioner. Also heard Ms. D.D. Barman, learned Addl. Senior Govt. Advocate appearing for the respondent.
(2.) In the year 1999, a license was issued by the District Registrar, Dhubri, in favour of the petitioner No.1, whereby, he was allowed to work as a deed writer in the Office of the SubRegistrar, Dhubri. Similarly, the petitioner No.2 was also allowed to work as a deed writer in the Office of the Senior Sub-Registrar, Dhubri. Since then, both of them worked as such. On 29.08.2017, both the petitioners were arrested by the police in connection with Dhubri P.S. Case No.592/2017 under Sections 420/471 IPC and Dhurbi P.S. Case No.318/2017 under Sections 406/420/468/471 IPC respectively. Subsequently, it is stated that the petitioners have been released on bail.
(3.) In this writ petition, the petitioners are aggrieved by the orders dated 06.10.2017 of the Addl. Deputy Commissioner, Dhubri, whereby by making a reference to the Dhubri P.S. Case No.592/2017, the license of deed writer granted in favour of the petitioners were cancelled. The said cancellation has been assailed in this writ petition on the ground that the petitioners were arrested in connection with the said police case merely on suspicion although they are no way related with the offence contained therein. To verify the correctness of such submission, a status report from the Superintendent of Police of Dhubri was called for. As per the status report, both the petitioners were arrested in connection with Dhubri P.S. Case No.592/2017 and Dhubri P.S. Case No.318/2017. Both the police station cases involves a criminal conspiracy of providing forged document from the Office of Senior Sub-Registrar of Dhubri. The status report also indicates that evidences are available on record as regards the involvement of both the petitioners.;


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