RAJEEV RANJAN Vs. UT OF J&K TH. PRINCIPAL SECTY. HOME DEPTT.
LAWS(J&K)-2020-10-42
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 08,2020

RAJEEV RANJAN Appellant
VERSUS
Ut Of JAndK Th. Principal Secty. Home Deptt. Respondents

JUDGEMENT

Javed Iqbal Wani,J. - (1.)Mr. Raina, invited the attention of this court to Annexure-I being copy of an FIR bearing No. 0027/2017 dated 11-09-2017 registered by Police Station, SOG, Jaipur Rajasthan in connection with issuance/recovery of around 1200 fake Arms Licenses issued from different parts of Rajasthan and Jammu & Kashmir from the year 2005.
(2.)According to Mr. Raina, subsequent to the registration of the FIR supra, Government of Jammu and Kashmir upon taking cognizance of the aforesaid matter referred the same to VOK resulting into registration of another FIR bearing No. 18/2018 dated 17-05-2018 pertaining to District Kupwara.
(3.)Mr. Raina further states that the investigation of the FIR No. 18/2018 supra was subsequently handed over by the Government of Jammu and Kashmir to CBI, Chandigarh vide SRO 338 dated 8th August, 2018 and according to Mr. Raina, the said FIR was renumbered as FIR No. RCCHG051201850007 dated 16-10-2018 by CBI.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.