V VENKATA SUBBARAO Vs. STATE
LAWS(SC)-2006-12-46
SUPREME COURT OF INDIA
Decided on December 12,2006

V.VENKATA SUBBARAO Appellant
VERSUS
STATE Respondents





Cited Judgements :-

R DAMODARAN VS. STATE [LAWS(MAD)-2010-7-312] [REFERRED TO]
ARUN KUMAR PATRA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-12-32] [REFERRED TO]
SANGEET KUMAR VS. THE UNION OF INDIA THROUGH CBI [LAWS(PAT)-2018-5-6] [REFERRED TO]
STATE OF TRIPURA VS. HARADHAN MAJUMDER [LAWS(GAU)-2010-6-49] [REFERRED TO]
G.S. RAHI VS. STATE OF CHHATTISGARH [LAWS(CHH)-2014-12-21] [REFERRED TO]
GHUNNU RAM GAWADE VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2008-9-17] [REFERRED TO]
PHOOL CHAND VS. STATE OF WEST BENGAL [LAWS(CAL)-2008-4-41] [REFERRED TO]
ATUL NAIK VS. STATE [LAWS(BOM)-2009-9-28] [REFERRED TO]
VASUDEO JANARDHAN VAIDYA VS. STATE OF MAHARASHTRA AND ANR [LAWS(BOM)-2011-7-310] [REFERRED]
DR. S.K. KAMALPURIA VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2015-3-41] [REFERRED]
G. MOHANA SUNDARAM VS. STATE AND ORS. [LAWS(MAD)-2015-4-7] [REFERRED TO]
STATE VS. R. GUNASEKARAN [LAWS(MAD)-2017-12-75] [REFERRED TO]
SATISH KUMAR VS. C B I [LAWS(DLH)-2009-2-140] [REFERRED TO]
STATE OF MAHARASHTRA VS. DNYANOBA [LAWS(BOM)-2011-3-83] [REFERRED TO]
RAMRAO SATYANARAYAN RAMOD VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-9-48] [REFERRED TO]
DARIYAV SINGH VASHISHTHA VS. STATE OF C G [LAWS(CHH)-2011-1-63] [REFERRED TO]
STATE VS. MUKESH KUMAR SINGH & ANR [LAWS(DLH)-2018-4-8] [REFERRED TO]
STATE VS. MUKESH KUMAR SINGH & ANR [LAWS(DLH)-2018-4-8] [REFERRED TO]
ARUN KUMAR VS. STATE OF JHARKHAND [LAWS(JHAR)-2022-10-21] [REFERRED TO]
PUSHPAL CHANDER BHASKAR VS. STATE OF DELHI [LAWS(DLH)-2013-7-495] [REFERRED TO]
T.C. CHAWLA VS. C.B.I. [LAWS(DLH)-2014-7-28] [REFERRED TO]
P CHANDRA SEKHAR REDDY VS. STATE OF A P [LAWS(APH)-2009-9-23] [REFERRED TO]
S.M. VIJAYAKUMAR VS. STATE OF KARNATAKA [LAWS(KAR)-2015-2-243] [REFERRED TO]
SHANKAR LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-4-140] [REFERRED]
P R RAJPAL VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2013-3-19] [REFERRED TO]
STATE VS. V.VAIRAMANI [LAWS(MAD)-2020-3-162] [REFERRED TO]
STATE BY THE POLICE INSPECTOR VS. V NAGENDRAPPA [LAWS(KAR)-2011-6-5] [REFERRED TO]
HARILAL RAJPOOT @ HARIDAS BABA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-6-64] [REFERRED TO]
HARJIT SINGH VS. STATE OF U.T. [LAWS(P&H)-2014-9-24] [REFERRED TO]
BABY SAROJA VS. STATE [LAWS(MAD)-2011-2-534] [REFERRED TO]
NARINDER MOHAN SHARMA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2019-7-82] [REFERRED TO]
STATE VS. V.R. MURALI [LAWS(MAD)-2015-2-199] [REFERRED TO]
P.V. SARGURU VS. STATE [LAWS(MAD)-2015-3-128] [REFERRED TO]
STATE VS. K R RAJAGOPALAN [LAWS(MAD)-2013-7-186] [REFERRED TO]
KANAGARAJ VS. STATE THROUGH DSP VIGILANCE [LAWS(MAD)-2012-7-427] [REFERRED TO]
RAJINDER PARSHAD KANSAL VS. STATE OF HARYANA [LAWS(P&H)-2014-4-22] [REFERRED TO]
PARKASH GUPTA VS. STATE OF HARYANA [LAWS(P&H)-2013-3-353] [REFERRED]
T M SHANMUGHAVELU VS. STATE BY INSPECTOR OF POLICE [LAWS(MAD)-2011-3-379] [FOLLOWED ON]
RAJIV KUMAR AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-2-113] [REFERRED TO]
SAYAJI DASHRATH KAWADE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-8-179] [REFERRED TO]
SAYAJI DASHRATH KAWADE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2022-8-179] [REFERRED TO]
RAOSAHEB ARJUN LOKHANDE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2020-12-242] [REFERRED TO]
MEERA UPADHYAY VS. STATE OF MADHYA PRADESH [LAWS(CHH)-2012-8-47] [REFERRED TO]
STATE OF TRIPURA VS. SABUJ MIAH [LAWS(TRIP)-2013-4-12] [REFERRED TO]
RAPARLA VENKATA GOPALA RATNAM VS. STATE [LAWS(APH)-2012-11-122] [REFERRED TO]
DNYANDEO VS. STATE OF MAHARASHTRA [LAWS(BOM)-2023-2-25] [REFERRED TO]
L. MONY S/O. LAKSHMANA REDDIAR, LOCO PILOT (PASSENGER), SOUTHERN RAILWAY VS. UNION OF INDIA (UOI) REPRESENTED BY THE GENERAL MANAGER, SOUTHERN RAILWAY AND THE DIVISIONAL RAILWAY MANAGER, SOUTHERN RAILWAY, TRIVANDRUM DIVISION [LAWS(CA)-2009-7-2] [REFERRED TO]
NATVARLAL GANGARAM PATEL VS. STATE OF GUJARAT [LAWS(GJH)-2012-5-144] [REFERRED TO]
RAGHUNANDAN PRASAD PANDEY VS. STATE OF M.P. (NOW C.G.) [LAWS(CHH)-2015-1-89] [REFERRED TO]
DEVENDRA MAVJIBHAI MAKWANA VS. STATE OF GUJARAT [LAWS(GJH)-2015-1-267] [REFERRED TO]
B. BHOGANANJAPPA S/O. LATE DODDA BHOGAPPA VS. STATE [LAWS(KAR)-2021-2-80] [REFERRED TO]
KESHRAM CHAUDHARY VS. LOKAYUKTA SPECIAL POLICE ESTABLISHMENT, BHOPAL [LAWS(MPH)-2017-9-83] [REFERRED TO]
AMRESH JAIN VS. STATE THROUGH CBI [LAWS(P&H)-2009-4-244] [REFERRED TO]
RAMESH KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2010-1-518] [REFERRED TO]
P N DOGRA VS. C B I JAMMU [LAWS(J&K)-2008-7-10] [REFERRED TO]
P MEGANATHAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-3-22] [REFERRED TO]
STATE VS. M GOPALAKRISHNAN [LAWS(MAD)-2009-4-280] [REFERRED TO]
ABDUL MATEEN VS. STATE OF RAJASTHAN [LAWS(RAJ)-2009-2-41] [REFERRED TO]
DINESH BOHRA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2007-8-49] [REFERRED TO]
B.A.SAMPATH KUMAR VS. STATE REP BY, INSPECTOR OF POLICE [LAWS(MAD)-2020-6-57] [REFERRED TO]
DHYAN SINGH VS. STATE OF HARYANA [LAWS(P&H)-2015-8-23] [REFERRED TO]
VIJAY KUMAR VS. STATE OF PUNJAB [LAWS(P&H)-2014-4-25] [REFERRED TO]
VED PARKASH VS. STATE OF HARYANA [LAWS(P&H)-2014-5-954] [REFERRED]
NARAYANLAL TANDAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2019-1-331] [REFERRED TO]
OMKAR LAL SHARMA VS. STATE OF MAHDYA PRADESH [LAWS(MPH)-2010-4-126] [REFERRED TO]
BHAGIRATH RAM JAT AND ANOTHER VS. THE STATE OF RAJASTHAN [LAWS(RAJ)-2018-1-493] [REFERRED TO]
DILLIP KUMAR DAS VS. REPUBLIC OF INDIA [LAWS(ORI)-2015-6-28] [REFERRED TO]
R SANKARA KARUPPASAMY VS. STATE [LAWS(MAD)-2011-12-42] [REFERRED TO]
JAGDISH KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2014-12-44] [REFERRED TO]
STATE OF RAJASTHAN VS. MUNISH KUMAR [LAWS(RAJ)-2012-7-243] [REFERRED TO]
KISHORE DADICH VS. UNION OF INDIA [LAWS(RAJ)-2008-7-152] [REFERRED TO]
PARMANAND SONI VS. STATE OF M P [LAWS(MPH)-2010-11-10] [REFERRED TO]
MADAN GOPAL SINGHAL AND ORS. VS. STATE [LAWS(DLH)-2016-5-10] [REFERRED TO]
VARUN DAVE VS. STATE [LAWS(DLH)-2017-3-102] [REFERRED TO]
TEJRAM VS. STATE OF MAHARASHTRA, [LAWS(BOM)-2020-4-85] [REFERRED TO]
SHIV KUMAR VS. STATE OF M.P. (NOW C.G.) [LAWS(CHH)-2015-2-61] [REFERRED TO]
H.K. VAIDHYA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2009-9-43] [REFERRED TO]
HAR PRASAD MARAVI VS. STATE OF M P [LAWS(CHH)-2012-10-23] [REFERRED TO]
STATE OF MAHARASHTRA THROUGH DEPUTY SUPERINTENDENT OF POLICE ANTICORRUPTION BUREAU VS. NARENDRA PRALHADRAO MAHAJAN [LAWS(BOM)-2012-7-45] [REFERRED TO]
NEERA YADAV VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(ALL)-2016-2-114] [REFERRED TO]
S K SINGH VS. STATE OF M P & OTHERS [LAWS(MPH)-2016-3-141] [REFERRED]
STATE VS. K SUNDARARAJAN SUB REGISTRAR [LAWS(MAD)-2011-8-327] [REFERRED TO]
S VENKATAPPA CHETTY VS. STATE BY INSPECTOR OF POLICE [LAWS(MAD)-2010-7-351] [REFERRED TO]
BOJAN VS. STATE [LAWS(MAD)-2008-7-302] [REFERRED TO]
KARNAIL SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2008-7-18] [REFERRED TO]
STATE OF KARNATAKA VS. G.A.MANJUNATH [LAWS(KAR)-2021-8-54] [REFERRED TO]
KANHAIYA LAL VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-8-62] [REFERRED TO]
MADANMOHAN JATWA VS. STATE OF M P [LAWS(MPH)-2012-1-132] [REFERRED TO]
NAVKANT SHARMA VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2008-6-39] [REFERRED TO]
RAJESH KUMAR TRIVEDI VS. STATE OF M.P. [LAWS(MPH)-2008-3-134] [REFERRED TO]
USHA VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-2-16] [REFERRED TO]
MANOHAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-2-106] [REFERRED TO]
YASHWANT S/O SAMBHAJI DADMAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-7-73] [REFERRED TO]
MANOJ PRABHAKAR LOHAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-11-122] [REFERRED TO]
KESHAV MOHANJI SAKHALE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-8-51] [REFERRED TO]
DATARAM BANJARE VS. STATE OF CHHATTISGARH [LAWS(CHH)-2011-1-6] [REFERRED TO]
STATE VS. SATVIR SINGH [LAWS(DLH)-2011-1-114] [REFERRED TO]
V SURESH VS. STATE OF AP [LAWS(APH)-2010-6-58] [REFERRED TO]
MADAN MOHAN SINGH VS. STATE OF JHARKHAND THROUGH C B I [LAWS(JHAR)-2012-7-181] [REFERRED TO]
KAMALA S VS. VIDYADHARAM M J [LAWS(SC)-2007-2-133] [REFERRED TO]
V K SHARMA VS. STATE OF M P & ANR [LAWS(MPH)-2016-1-96] [REFERRED TO]
A S KANNAN VS. STATE BY THE INSPECTOR OF POLICE [LAWS(MAD)-2011-9-130] [REFERRED TO]
STATE OF MAHARASHTRA VS. ASHOK RAMDAS PATIL [LAWS(BOM)-2022-1-271] [REFERRED TO]
NITIN NATHU WADILE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2021-5-59] [REFERRED TO]
VINOD KUMAR GARG VS. STATE [LAWS(DLH)-2009-1-35] [REFERRED TO]
ASHA VERMA VS. STATE OF M.P. [LAWS(CHH)-2010-12-27] [REFERRED TO]
STATE OF M.P. VS. L.P. PATHAK [LAWS(MPH)-2008-9-109] [REFERRED TO]
MAHESHWARI PRASAD VS. STATE OF M P [LAWS(MPH)-2011-4-85] [REFERRED TO]
OMKAR LAL SHARMA VS. STATE OF M P [LAWS(MPH)-2009-4-97] [REFERRED TO]
MAHABIR PARSHAD VS. STATE OF HARYANA [LAWS(P&H)-2014-4-24] [REFERRED TO]
TARLOK SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2014-9-210] [REFERRED TO]
Arakhita Nath VS. State of Orissa [LAWS(ORI)-2008-11-13] [REFERRED TO]
H.P. VENKATESH VS. STATE OF KARNATAKA [LAWS(KAR)-2015-1-24] [REFERRED TO]
DAMODAR MAHALIK VS. STATE OF ODISHA [LAWS(ORI)-2023-10-63] [REFERRED TO]
P NAGAPPA, S/O P LALEPPA VS. STATE THROUGH POLICE INSPECTOR [LAWS(KAR)-2018-9-145] [REFERRED TO]
V DILIP KUMAR VS. STATE REP BY DEPUTY SUPERINTENDENT OF POLICE [LAWS(MAD)-2012-3-51] [REFERRED TO]
K. RAMESH GAUD VS. INSPECTOR OF POLICE [LAWS(TLNG)-2021-6-15] [REFERRED TO]
N. ANTONY AND ORS. VS. STATE [LAWS(MAD)-2015-3-184] [REFERRED TO]
KISHORE KUMAR MISHRA VS. STATE OF ORISSA [LAWS(ORI)-2019-3-64] [REFERRED TO]
AMICHANDRA VS. STATE OF UTTARANCHAL [LAWS(UTN)-2012-3-28] [REFERRED TO]
STATE BY INSPECTOR OF POLICE VS. R DURAISAMY [LAWS(MAD)-2010-9-224] [FOLLOWED ON]
M RAJENDRAN VS. STATE BY THE DEPUTY SUPERINTENDENT OF POLICE [LAWS(MAD)-2011-3-389] [REFFERED TO]
JAI NARAIN VS. STATE OF HARYANA [LAWS(P&H)-2015-10-112] [REFERRED TO]
PRADEEP CHAUHAN VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2012-7-32] [REFERRED TO]
RAJENDRA PRASAD VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2011-3-66] [REFERRED TO]
S P PAULRAJ VS. STATE [LAWS(MAD)-2008-12-11] [REFERRED TO]
A.K. LAKSHMANAPPA AND ORS. VS. STATE [LAWS(KAR)-2015-3-304] [REFERRED TO]
D MUNIYAPPA VS. STATE OF KARNATAKA [LAWS(KAR)-2016-8-78] [REFERRED]
JUJARAM VS. UNION OF INDIA [LAWS(RAJ)-2010-5-23] [REFERRED TO]
B.S.ANGADI VS. STATE OF KARNATAKA [LAWS(KAR)-2022-5-131] [REFERRED TO]
T.GOPALAIAH VS. STATE [LAWS(KAR)-2020-3-101] [REFERRED TO]
CHANDRASEN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-3-73] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Appellant herein was working as a Surveyor in the Mandal Revenue Office. He was a military personnel.
(2.)Admittedly, a demand was made by a Mandal Revenue Officer (MRO) of P. Bhemavaram village of Butchayyupate Mandalam in Vishakhapatnam District for allowing P.W.3 (M. Subrahmanya Raju) to cut and remove casurina trees. P.W.2-Amaraneni Ammarao sold the land in question to P.W.3. He made a complaint before the Inspector of Police, Anti Corruption Bureau alleging that he had purchased 4 acres of land with casurina growth and the same was being objected by the MRO on the premise that a part thereof belonged to the Government.
(3.)The MRO, allegedly, wanted determination of the said question and restrained him from lifting any casurina growth. He met the said MRO on the next day informing him that no part of the Government land was mixed up with his land. Allegedly, a demand for a sum of Rs. 5,000/- was made from him by the MRO. While the talks were going on, the appellant, allegedly, intervened and asked him to pay a sum of Rs. 2,000/-. When he again met the MRO, he was informed that he would not be permitted to remove the casurina trees until the demanded amount was paid. On the basis of the said complaint dated 11.12.1988, a purported pre-trap proceedings started at 3 p.m. on 12.12.1988. The trap party consisting of 8 persons, allegedly, started for the village of which Appellant was a resident. They reached the village in the evening. The informant did not know the location of the residential house of the appellant. According to P.W.2, an unknown person had led them thereto. The said person examined himself as D.W.1 being Yannamsetti Appalanaidu and not by the prosecution. Offer of the said sum of Rs. 2,000/- was, allegedly, made to the appellant by way of gratification, which he allegedly accepted. He is said to have been caught red handed.


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