COMMISSIONER OF POLICE Vs. SYED HUSSAIN
LAWS(SC)-2006-1-71
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on January 25,2006

COMMISSIONER OF POLICE Appellant
VERSUS
SYED HUSSAIN Respondents


Referred Judgements :-

OM KUMAR VS. UNION OF INDIA [REFERRED TO]



Cited Judgements :-

RAMANUJ PANDEY VS. RAMANUJ PANDEY [LAWS(SC)-2009-5-178] [REFERRED TO]
GOLLAPALLI RAVI EASWAR VS. STATE OF TELANGANA [LAWS(TLNG)-2019-4-41] [REFERRED TO]
B N SHARMA VS. UNION OF INDIA AND OTHERS [LAWS(JHAR)-2017-2-182] [REFERRED TO]
A N CHAUDHARY VS. DISTRICT COOPERATIVE BANK LTD [LAWS(ALL)-2009-5-119] [REFERRED TO]
V SUBRAMANIAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-2-346] [REFERRED TO]
U P STATE ROAD TRANSPORT CORPORATION VS. SHIVAJI [LAWS(SC)-2006-11-49] [REFERRED TO]
C ELUMALAI VS. SECRETARY TO THE GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2010-11-147] [REFERRED TO]
CEMWNT CORPORATION OF INDIA LTD VS. M L AGGARWAL [LAWS(DLH)-2008-4-92] [REFERRED TO]
JAGPAL SINGH RATHI VS. UTTAR PRADESH STATE PUBLIC SERVICE TRIBUNAL & OTHERS [LAWS(ALL)-2017-3-26] [REFERRED TO]
DIVISIONAL SECURITY COMMISSIONER RPF SOUTH CENTRAL RAILWAY SECUNDERABAD VS. B SHIV SHANKAR [LAWS(APH)-2007-10-10] [REFERRED TO]
OM PRAKASH TIWARI VS. NATIONAL INSURANCE COMPANY LIMITED AND ORS. [LAWS(CAL)-2006-4-63] [REFERRED TO]
K NATRAJAN VS. STATION COMMANDER AIR FORCE STATION [LAWS(APH)-2007-4-15] [REFERRED TO]
G V TRIVENI PRASAD VS. SYNDICATE BANK [LAWS(APH)-2006-11-6] [REFERRED TO]
RAJ KAPOOR VS. ALLAHABAD BANK KOLKATA THROU ITS CHAIRMAN AND M.D. [LAWS(ALL)-2017-9-30] [REFERRED TO]
UNION OF INDIA VS. SAIED MEERA [LAWS(CAL)-2007-3-13] [REFERRED TO]
RAJENDER SINGH VS. UOI [LAWS(DLH)-2007-8-68] [REFERRED TO]
RAM GOPAL VS. UNION OF INDIA [LAWS(DLH)-2010-1-207] [REFERRED TO]
SHRI ACHOM THAMBALNGOU SINGH VS. STATE OF MANIPUR [LAWS(MANIP)-2017-6-1] [REFERRED TO]
S M HONAPPA VS. BANGLORE UNIVERSITY [LAWS(KAR)-2007-4-27] [REFERRED TO]
DHARAMRAJ KUMAR SINGH VS. UNION OF INDIA [LAWS(GAU)-2007-5-33] [REFERRED TO]
A SUDHAKAR VS. POST MASTER GENERAL HYDRABAD [LAWS(SC)-2006-3-88] [REFERRED TO]
K DAMODARAN VS. PRESIDING OFFICER LABOUR COURT [LAWS(MAD)-2009-12-517] [REFERRED TO]
HOLIKA KUMARI RAM VS. STATE OF JHARKHAND [LAWS(JHAR)-2020-10-6] [REFERRED TO]
C.I.S.F. NO. 802230188, CONSTABLE B.N. SHARMA VS. THE UNION OF INDIA [LAWS(JHAR)-2017-2-73] [REFERRED TO]
CONS. 40695 BARAM DUTT. VS. STATE OF UTTARAKHAND AND ORS. [LAWS(UTN)-2007-12-42] [REFERRED TO]
STATE OF ARUNACHAL PRADESH VS. UNION OF INDIA [LAWS(KAR)-2007-5-4] [REFERRED TO]
RAM PRAKASH TRADEMEN VS. STATE OF MP [LAWS(MPH)-2008-1-78] [REFERRED TO]
U.P.Shaskiya Adhivakta Kalyan Samiti, 8, Mustafa Market, SI VS. State of U.P. [LAWS(ALL)-2012-1-307] [REFERRED TO]
DEEPAK JOSHI VS. ASSTT. GENERAL MANAGER CENTRAL BANK OF INDIA [LAWS(ALL)-2023-7-28] [REFERRED TO]
M C JENA VS. COMMANDANT CENTRAL INDUSTRIAL SECURITY FORCE UNIT [LAWS(APH)-2007-7-58] [REFERRED TO]
CHITTA RANJAN BASAK VS. STATE OF WEST BENGAL & ORS. [LAWS(CAL)-2012-1-717] [REFERRED TO]
RAMESH KUMAR S/O SRI MOTI SINGH VS. UNION OF INDIA [LAWS(PAT)-2019-6-95] [REFERRED TO]
ANIL KUMAR VS. STATE OF BIHAR [LAWS(PAT)-2021-9-35] [REFERRED TO]
A RAJ KUMAR VS. DIVISIONAL SECURITY COMMISSIONER RPF HUBLI KARNATAKA [LAWS(APH)-2007-7-115] [REFERRED TO]
CONS 40695 BARAM DUTT VS. STATE OF UTTARAKHAND [LAWS(ALL)-2007-12-60] [REFERRED TO]
T. GANESH VS. STATE OF TELANGANA [LAWS(TLNG)-2020-1-30] [REFERRED TO]
MANSA RAM YADAV VS. STATE OF U P [LAWS(ALL)-2009-5-110] [REFERRED TO]
G JAYAKUMAR VS. JOINT REGISTRAR OF CO-OPERATIVE SOCIETIES COMMON CADRE SERVICE COMMITTEE PRESIDENT [LAWS(MAD)-2012-2-110] [REFERRED TO]
S SELVAM VS. PRESIDING OFFICER CENTRAL GOVERNMENT INDUSTRIAL TRIBUNAL CUM LABOUR COURT [LAWS(MAD)-2011-6-137] [REFERRED TO]
V THIRUVENGADAM VS. SPECIAL COMMISSIONER AND COMMISSIONER OF REVENUE ADMINISTRATION CHENNAI [LAWS(MAD)-2011-4-277] [REFERRED TO]
A SANTHANAM VS. MANAGING DIRECTOR PETROLEUM CORPORATION LIMITED [LAWS(MAD)-2009-12-327] [REFERRED TO]
ASHOK KUMAR PRASAD VS. UOI [LAWS(DLH)-2008-5-17] [REFERRED TO]
KASU RAYAPA REDDY VS. STATE OF A.P. [LAWS(APH)-2021-7-3] [REFERRED TO]
AJIT KUMAR DEB VS. STATE OF ARUNACHAL PRADESH [LAWS(GAU)-2009-3-16] [REFERRED TO]


JUDGEMENT

- (1.)This appeal is directed against the order dated 7-8-2003 passed by the Division Bench of the High Court of judicature of Andhra Pradesh at hyderabad in Writ Petition No. 15966/2003 whereby and whereunder the Writ petition filed by the respondent herein against a judgment and order dated 22-4-2003 passed by the Andhra Pradesh Administrative Tribunal at Hyderabad in O. A. No. 6884/2002 was allowed in part.
(2.)The respondent was a police constable. He stood as surety to one Ahmed Qureshi. The said person was accused in 32 cases involving snatching of goods from other persons.
(3.)The alleged misconduct on the part of the respondent was admitted. A departmental proceeding was initiated against him and upon return of verdict of guilt by the inquiry officer, the respondent was directed to be removed from service by the disciplinary Authority. The respondent filed an Original Application before the andhra Pradesh Administrative Tribunal questioning the said order. The Tribunal considered the matter in depth and opined that there was no merit in the said application. The Tribunal noticed that the inquiry officer in his report arrived at a finding of fact that the respondent herein knew fully well that the said Ahmed Qureshi was involved in a series of snatching cases. It was also noticed that the respondent had been attending the Court in the said cases. It further noticed that the police officer who was cross-examined as prosecution witness also stated that the respondent aided several other criminals in the city in securing bails from the Courts.


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