MOHAMMAD TAJ Vs. UT OF J&K TH. SSP RAJOURI
LAWS(J&K)-2020-10-45
HIGH COURT OF JAMMU AND KASHMIR
Decided on October 07,2020

MOHAMMAD TAJ Appellant
VERSUS
Ut Of JAndK Th. Ssp Rajouri Respondents

JUDGEMENT

Sanjay Dharudge.,J. - (1.)Petitioner has challenged FIR No. 320/2020 for the offences under Sections 452, 147, 323, 504 IPC registered with Police Station, Rajouri. It is the case of the petitioner that on 25.06.2020, the complainant in the impugned FIR i.e, respondent No. 3 herein along with his associates tried to construct a road on the land belonging to the petitioner which was protested by the petitioner and the complainant alongwith his associates attacked the petitioner and his family members resulting in lodging of FIR bearing No. 324/2020 for the offences under Sections 341, 323, 147, 504, 506 of IPC on a complaint filed by the petitioner with police.. It is further case of the petitioner that as a counter blast, the complainant party has lodged a false FIR against the petitioner which is impugned by way of the present petition.
(2.)There appears to be some merit in the submissions of the learned counsel for the petitioner and a case for grant of interim indulgence is made out in favour of the petitioner.
(3.)Issue notice to the respondents. In the meantime, the investigation in the impugned FIR may continue but till next date of hearing before the Bench, final report shall not be filed. The status report of the investigation be furnished by next date of hearing.
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