LT GOVERNOR NCT Vs. VED PRAKASH ALIAS VEDU
LAWS(SC)-2006-5-84
SUPREME COURT OF INDIA
Decided on May 05,2006

LT.GOVERNOR, NCT Appellant
VERSUS
VED PRAKASH ALIAS VEDU Respondents





Cited Judgements :-

THEJAS VS. INSPECTOR GENERAL OF POLICE [LAWS(KER)-2015-6-98] [REFERRED TO]
TAUKEEIR AHMED KHAN VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-9-15] [REFERRED TO]
NITIN TUKARAM GAVANKAR VS. DEPUTY COMMISSIONER OF POLICE [LAWS(BOM)-2008-8-239] [REFERRED TO]
HUSSAIN ALIAS BANTU MOHD. BASHIR VS. DEPUTY POLICE COMMISSIONER [LAWS(BOM)-2023-9-384] [REFERRED TO]
DAGDU RAMBHAU AAMLE VS. DIVISIONAL COMMISSIONER [LAWS(BOM)-2022-3-352] [REFERRED TO]
SUMIT S/O RAMKRISHNA MARASKOLHE VS. DEPUTY COMMISSIONER OF POLICE [LAWS(BOM)-2018-2-24] [REFERRED TO]
SHARIQUI KHAAN VS. STATE [LAWS(DLH)-2017-11-461] [REFERRED TO]
RAIPUR CONSTRUCTION PVT LTD VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-2-77] [REFERRED TO]
MOHD SHARIQUI KHAAN VS. STATE AND ANR [LAWS(DLH)-2017-11-161] [REFERRED TO]
AVINASH UTTAM KATKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2023-5-59] [REFERRED TO]
JAINENDRA ALIAS CHHOTU SINGH VS. STATE OF U P [LAWS(ALL)-2006-12-69] [REFERRED TO]
MUKESH VS. STATE [LAWS(DLH)-2014-5-540] [REFERRED TO]
SATISH CHAUHAN VS. STATE (GOVT. OF NCT OF DELHI) AND ORS. [LAWS(DLH)-2015-12-173] [REFERRED TO]
SATISH CHAUHAN VS. STATE (GOVT. OF NCT OF DELHI) AND ORS. [LAWS(DLH)-2015-12-173] [REFERRED TO]
H. RAJASEKHARAN NAIR AND ORS. VS. STATE BANK OF INDIA AND ORS. [LAWS(KER)-2021-1-27] [REFERRED TO]
COLLECTOR MUMBAI OLD CUSTOM HOUSE VS. ATUL GANGADHAR GANYARPAWAR [LAWS(BOM)-2007-7-80] [REFERRED TO]
MOHAMMED AIR FAKRUDDIN SAYYAD VS. ASSISTANT COMMISSIONER OF POLICE [LAWS(BOM)-2014-4-233] [REFERRED TO]
AVINASH @ JANU VS. LT. GOVERNOR OF DELHI [LAWS(DLH)-2017-9-65] [REFERRED TO]


JUDGEMENT

S.B. Sinha, J. - (1.)Leave granted.
(2.)An externment proceeding was initiated against the Respondent herein in terms of Section 47 of the Delhi Police Act, 1978. The said proceeding was initiated inter alia on the ground that his movements and acts had been causing alarm, danger and harm to person and property.
(3.)It is not in dispute that the following criminal proceedings were instituted against the Appellant:
S. 124 29.04.82 308/34 IPC Kalyan Puri

2. 123 02.03.84 452/324/34 IPC Kalyan Puri

3. 469 08.11.85 308/506/427/323/34 IPC Kalyan Puri

4. 73 19.02.91 307/506/34 IPC Kalyan Puri

5. 15 09.01.93 147/148/149/323 IPC Trilok Puri

6. 480 10.08.93 304A IPC Trilok Puri

7. 4 05.01.99 452/342/323/354/427/34 IPC Trilok Puri

8. 309 11.09.99 354/509/323/506/34 IPC Trilok Puri

9. 310 12.09.09 452/308/34 IPC Trilok Puri

10. 396 29.10.01 458/323/427/506 IPC Trilok Puri

Whereas the Respondent was convicted in relation to the instances and/ or the first information reports detailed at Sr. No. 4 and 9 hereof, in other cases, he was acquitted except in the cases detailed at Sr. Nos. 1 and 10 under Sections 308/34 and 458/323/427/506 of the Indian Penal Code respectively which are said to be still pending.No. FIR No. Date Section of Law Police Station

1.



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