REHANA JABEEN Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(J&K)-2020-1-18
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 14,2020

Rehana Jabeen Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

Sanjeev Kumar,J. - (1.)This writ petition has been filed by the petitioner, primarily, for seeking direction to the Station House Officer, Police Station, Thanna Mandi to take further action in terms of the communication No.SDPO/Crime/2019/3311-13 dated 18.07.2019 issued by the Sub Divisional Police Officer, Thanamandi, whereby the former has been directed to produce the supplementary challan of the case FIR No. 164/2018 against the accused Danyal Gani S/o Abdul Latief Gani R/o Ward No. 06, Thanamandi.
(2.)Learned counsel for the petitioner submits that the Sub Divisional Police Officer, Thanamandi has already taken cognizance on the basis of the material before him and has come to the conclusion that the accused Danyal Gani also needs to be arrayed as accused in the FIR No. 164/2018 and the supplementary challan should be filed against him. He further submits that the Station House Officer, Thanna Mandi is acting arbitrarily and is not presenting the supplementary challan in a bid to shield Danyal Gani. Having heard learned counsel for the petitioner, I am of the view that this writ petition can be disposed of by directing the Station House Officer, Thanna Mandi to take appropriate action, permissible under law, in compliance of the communication No. SDPO/Crime/2019/3311-13 dated 18.07.2019 issued by the Sub Divisional Police Officer, Thanamandi. Ordered accordingly.
(3.)Disposed of as above along with connected CM.
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