CHAIN SINGH Vs. STATE
LAWS(J&K)-2006-2-18
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 27,2006

CHAIN SINGH Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) MRS . Surinder Kour, learned counsel for the petitioner, seeks quashing of proceedings in case titled State v. Chain Singh, pending disposal before learned Additional Sessions Judge, Doda, under Section 471 R.P.C on a short submission that the registration of F.I.R No. 13/2000 and its investigation by Crime Branch is illegal because Crime Branch of the State Police can register and investigate only those cases which are covered by Government Notification dated June 3, 1999.
(2.) MRS . Kour places reliance on a Division Bench judgment of this Court dated August 28, 2002 in Cr. Revision Nos. 78/1998 & 10/1999.
(3.) SH . A. S. Dogra, learned Dy. Advocate General for the respondent, submits in reply that the notification dated June 3, 1999, covers the case in hand. FIR and investigation cannot be quashed, argues the counsel. I have considered the submissions of the learned counsel for the parties. Petitioner Chain Singh is a teacher; hence a Public Servant under Section 21 of the Ranbir Penal Code. Item 23 of Annexure to SRO 202 dated 3.6.1999 reads as under: - "23. Cognizable offences committed by or relating to public servants." This annexure contains list of those cases which may be registered and investigated by the Crime Branch.;


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