RAKESH KUMAR MISHRA Vs. STATE OF BIHAR
LAWS(SC)-2006-1-15
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on January 03,2006

RAKESH KUMAR MISHRA Appellant
VERSUS
STATE OF BIHAR Respondents





Cited Judgements :-

TRILOCHAN BARAL VS. BANKANIDHI MAHAPATRA [LAWS(ORI)-2014-1-63] [REFERRED TO]
URMILA DEVI VS. YUDHVIR SINGH [LAWS(SC)-2013-10-93] [REFERRED TO]
N V THAYUMANAVAR VS. STATE [LAWS(MAD)-2015-3-471] [REFERRED TO]
PREM KUMAR SHARMA VS. THE STATE OF BIHAR [LAWS(PAT)-2015-8-50] [REFERRED TO]
SWAPAN KUMAR DAS VS. BANDANA KAR PURKAYESTHA [LAWS(TRIP)-2014-7-45] [REFERRED TO]
SUMITRA DEVI VS. MANJIT SINGH SH;SWAT [LAWS(P&H)-2007-5-25] [REFERRED TO]
MADAN MOHAN SHARMA VS. THE STATE OF RAJASTHAN [LAWS(RAJ)-2009-7-184] [REFERRED TO]
KANNAN VS. S.M. NOOR MOHAMED [LAWS(MAD)-2018-9-865] [REFERRED TO]
DEBASIS PANIGRAHI VS. STATE OF ORISSA [LAWS(ORI)-2009-7-4] [REFERRED TO]
NS BRAR PCS EX-ADMINISTRATOR MUNICIPAL COUNCIL VS. PUNJAB POLLUTION CONTROL BOARD [LAWS(P&H)-2012-5-73] [REFERRED TO]
N S BRAR, PCS, EX-ADMINISTRATOR, MUNICIPAL COUNCIL, ABOHAR VS. PUNJAB POLLUTION CONTROL BOARD [LAWS(P&H)-2012-5-489] [REFERRED]
DNYANESHWAR S/O KACHRU TODMAL VS. STATE OF MAHARASHTRA [LAWS(BOM)-2019-11-119] [REFERRED TO]
BAL GOVIND SONKAR VS. STATE OF U P [LAWS(ALL)-2007-12-36] [REFERRED TO]
CHITTA RANJAN PURKAYASTHA VS. STATE OF ASSAM [LAWS(GAU)-2012-3-11] [REFERRED TO]
KALYANRAMAN GANESH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2012-3-78] [REFERRED TO]
SAYRA BEGUM LASKAR VS. STATE OF ASSAM [LAWS(GAU)-2012-7-66] [REFERRED TO]
NANDKUMAR S KALE VS. BHAURAO CHANDRESBHANJI TIDKE [LAWS(BOM)-2007-7-183] [REFERRED TO]
PIYEJA MOHANBHAI MAGANBHAI AND OTHERS VS. STATE OF GUJARAT AND ANOTHER [LAWS(GJH)-2017-5-165] [REFERRED TO]
GIRIJA PRASAD @ GIRISH PRASAD VS. STATE OF JHARKHAND [LAWS(JHAR)-2007-3-71] [REFERRED TO]
BASANAGOUDA VS. SUB-INSPECTOR OF POLICE [LAWS(KAR)-2014-1-248] [REFERRED TO]
S.M. KATWAL VS. VIRBHADRA SINGH [LAWS(HPH)-2014-3-15] [REFERRED TO]
R.K.RICCHARIYA VS. TULSI PRAJAPTI [LAWS(MPH)-2018-10-89] [REFERRED TO]
K. RATNA PRABHA VS. STATE OF TELANGANA [LAWS(APH)-2017-6-42] [REFERRED TO]
SHACHINDRA PRATAP SINGH VS. STATE OF U.P. [LAWS(ALL)-2014-5-71] [REFERRED TO]
MADICHARLA NAGESWARA SASTRY VS. STATE OF A P [LAWS(APH)-2007-9-12] [REFERRED TO]
RAJEN SINGH VS. STATE OF ASSAM [LAWS(GAU)-2006-6-55] [REFERRED TO]
MAHESH GAONKAR VS. D H KENAUDEKAR [LAWS(BOM)-2006-11-123] [REFERRED TO]
SUNIL RAMARAO PARASKAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2006-8-184] [REFERRED TO]
RAKESH KUMAR VS. STATE [LAWS(DLH)-2009-3-61] [REFERRED TO]
STATE OF GUJARAT VS. JAYSINH AJITSINH CHAUHAN [LAWS(GJH)-2013-6-257] [REFERRED TO]
N CHALAPATHI VS. VINAYAKA PRASANNA K [LAWS(KAR)-2014-4-519] [REFERRED TO]
RAMESHBHAI DAYALBHAI LASHKARI VS. STATE OF GUJARAT   [LAWS(GJH)-2018-1-85] [REFERRED TO]
PEOPLES COUNCIL FOR CIVIL RIGHTS VS. STATE OF KERALA [LAWS(KER)-2009-2-17] [REFERRED TO]
S MARISWAMY VS. S VENKANNA RAO [LAWS(KAR)-2007-6-33] [REFERRED TO]
KALPANA PARULEKAR; MUKESH JAIN; SURESH CHAND GUPTA; SPECIAL POLICE ESTABLISHMENT UJJAIN; AKHILESH TOMAR; HIRENDER MALVIYA; ALOK VYAS VS. STATE OF M P & ORS ; KALPANA PARULEKAR & ORS ; BASANT KUMAR; SPECIAL POLICE ESTABLISHMENT LOKAYUKT; INSPECTOR GENERAL OF POLICE SPECIAL POLICE ESTABLISHMENT LOKAYUKT & ANR [LAWS(MPH)-2015-5-126] [REFERRED]
VIPUL PANDEY VS. STATE OF M.P. AND ORS. [LAWS(MPH)-2015-7-123] [REFERRED TO]
HARI RAM VS. STATE [LAWS(RAJ)-2022-4-201] [REFERRED TO]
BENUDHAR NAYAK AND ANOTHER VS. STATE OF ORISSA [LAWS(ORI)-2018-5-45] [REFERRED TO]
PURAN SINGH RAWAT VS. BALKAR SINGH [LAWS(UTN)-2015-4-9] [REFERRED TO]
SUBODH KUMAR THAKUR VS. STATE OF BIHAR [LAWS(PAT)-2011-3-124] [REFERRED TO]
RAJENDRA PRASAD VS. STATE OF BIHAR [LAWS(PAT)-2022-5-42] [REFERRED TO]
ANANTA CHARAN PRASAD VS. STATE OF ORISSA [LAWS(ORI)-2011-1-20] [REFERRED TO]
BHUSHAN SINGH RANA VS. PUNJAB POLLUTION CONTROL BOARD AND ORS. [LAWS(P&H)-2015-4-254] [REFERRED TO]
GOPAL SINGH BISHT VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2019-1-366] [REFERRED TO]
PRAKASH VYAS VS. KAMLESH CHAUHAN [LAWS(MPH)-2007-7-67] [REFERRED TO]
SUBHASH CHANDRA NANDI VS. THE STATE OF WEST BENGAL [LAWS(CAL)-2016-8-41] [REFERRED TO]
DAYANAND B NAYAK VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-8-68] [REFERRED TO]
JAYANTA MUKHERJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-2009-2-24] [REFERRED TO]
HIGH COURT ON ITS OWN MOTION VS. STATE OF GOA [LAWS(BOM)-2014-7-101] [REFERRED TO]
NEERA YADAV VS. C B I BHARAT SANGH [LAWS(ALL)-2006-1-75] [REFERRED TO]
DAMODAR YADAV VS. UNION OF INDIA [LAWS(ALL)-2008-5-99] [REFERRED TO]
SRI LANKA VENKATA SUBRAHMANYAM VS. THE STATE OF TELANGANA., REP. BY SPECIAL PP OF CBI, HYDERABAD [LAWS(APH)-2018-1-43] [REFERRED TO]
PARTHASARATHY VS. S. RADHAKRISHNAN [LAWS(MAD)-2017-10-142] [REFERRED TO]
STATE OF MADHYA PRADESH VS. SHEETLA SAHAI [LAWS(SC)-2009-8-125] [REFERRED TO]
SOMDATT MISHRA VS. STATE OF M P & ANOTHER [LAWS(MPH)-2018-11-63] [REFERRED TO]
VINOD KUMAR VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(MPH)-2019-11-4] [REFERRED TO]
NIRMAL SINGH KAHLON VS. STATE OF PUNJAB [LAWS(P&H)-2008-3-24] [REFERRED TO]
GOONDLA VENKATESWARLU VS. STATE OF A P [LAWS(SC)-2008-8-120] [REFERRED TO]
S B MIRZA VS. NAROTTAM KHARE AND ANR [LAWS(MPH)-2010-2-124] [REFERRED]
SURINDERJIT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2008-1-75] [REFERRED TO]
STATE OF MADHYA PRADESH, SPE LOKAYUKTA, JABALPUR VS. RAVI SHANKAR SINGH [LAWS(MPH)-2020-11-1] [REFERRED TO]
JAYANT KUMAR PANDIYA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2006-9-65] [REFERRED TO]
KARAMAT VS. STATE AND GOVIND DETHA [LAWS(RAJ)-2007-9-130] [REFERRED TO]
STATE BY PSI MAHALAKSHMI LAYOUT POLICE STATION VS. D P KUMAR [LAWS(KAR)-2012-9-168] [REFERRED TO]
H D KUMARASWAMY VS. STATE OF KARNATAKA [LAWS(KAR)-2015-7-443] [REFERRED]
T. RAJENDRAN VS. STATE REP. BY THE INSPECTOR OF POLICE, CBI/SCB/CHENNAI [LAWS(MAD)-2016-11-266] [REFERRED TO]
ARUNKUMAR SINHA VS. STATE OF KERALA [LAWS(KER)-2007-2-112] [REFERRED TO]
SRI PARESH CHANDRA NEOG, S/O LATE K.C. NEOG VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(GAU)-2018-3-126] [REFERRED TO]
MAHIPAL SINGH (S.I.) VS. STATE OF U.P. [LAWS(ALL)-2017-5-65] [REFERRED TO]
JAI PRAKASH TIWARI VS. STATE OF UP [LAWS(ALL)-2010-9-20] [REFERRED TO]
ASOKE KUMAR CHAUDHURI VS. KUNAL SAHA [LAWS(CAL)-2013-7-179] [REFERRED TO]
RAJENDRA PRASAD BAJPAI VS. STATE OF U.P. [LAWS(ALL)-2014-7-290] [REFERRED TO]
SHIVRAJ SINGH VS. STATE OF U.P. [LAWS(ALL)-2013-10-153] [REFERRED TO]
PARESH CHANDRA KAR VS. STATE [LAWS(CAL)-2008-3-37] [REFERRED TO]
SARADA PRASAD, IPC(RETD.) VS. STATE OF ASSAM [LAWS(GAU)-2017-9-55] [REFERRED TO]
ARUL SELVAN VS. A.H. ABDUL HAMEED [LAWS(MAD)-2018-2-1261] [REFERRED TO]
HANS RAJ VS. PREM SINGH TANGANIA [LAWS(HPH)-2021-8-42] [REFERRED TO]
BRIJ BHUSHAN SHARMA VS. STATE [LAWS(J&K)-2013-1-10] [REFERRED TO]
SHRI SHIV SHAKTI INDUSTRIES VS. STATE OF GUJARAT [LAWS(GJH)-2023-2-2065] [REFERRED TO]
DHARMENDRASINH RATANSINH RAOL VS. STATE OF GUJARAT [LAWS(GJH)-2017-3-529] [REFERRED TO]
SURESH KUMAR VS. STATE OF HARYANA & ANR [LAWS(P&H)-2012-10-447] [REFERRED]
RANBIR SINGH VS. PARVEEN KUMAR [LAWS(P&H)-2010-8-72] [REFERRED TO]
SAT PAL JOSHI VS. STATE OF PUNJAB [LAWS(P&H)-2006-5-356] [REFERRED TO]
S D MISHRA VS. STATE OF M P [LAWS(MPH)-2013-3-73] [REFERRED TO]
SUREKHA PARMAR VS. S M MANSURI [LAWS(MPH)-2010-5-49] [RFERRED TOARA 5)]
RAJESH MATHUR VS. STATE OF RAJASTHAN [LAWS(RAJ)-2012-9-202] [REFERRED TO]
PUNJAB STATE WAREHOUSING CORP. VS. BHUSHAN CHANDER [LAWS(SC)-2016-6-26] [REFERRED TO]
STATE OF H P VS. STATE OF H P [LAWS(SC)-2009-5-48] [REFERRED TO]
OM KUMAR DHANKAR VS. STATE OF HARYANA [LAWS(SC)-2012-2-74] [REFERRED TO]
SANKARAN MOITRA VS. SADHNA DAS [LAWS(SC)-2006-3-51] [REFERRED TO]
DHARMENDRA VS. DHANI RAM [LAWS(UTN)-2013-12-14] [REFERRED TO]
SARAT CHANDRA RATH VS. MALTI TANDI [LAWS(ORI)-2014-5-31] [REFERRED TO]
NAWAL KISHORE SINGH VS. STATE OF BIHAR AND ANOTHER [LAWS(PAT)-2007-1-154] [REFERRED TO]
HARSHARAN SINGH AND ORS. VS. DEEPAK SHARDA AND ORS. [LAWS(P&H)-2015-7-313] [REFERRED TO]
M.L. SANGHI VS. SURESH KUMAR [LAWS(P&H)-2008-4-44] [REFERRED TO]
JAYASINGH VS. K K VELAYUTHAM [LAWS(SC)-2006-4-76] [REFERRED TO]
ANJANI KUMAR VS. STATE OF BIHAR [LAWS(SC)-2008-4-166] [REFERRED TO]
VISHAL BANSAL AND OTHERS VS. STATE OF RAJASTHAN AND ANOTHER [LAWS(RAJ)-2013-12-154] [REFERRED TO]
B.K. UPPAL AND ORS. VS. STATE OF PUNJAB [LAWS(P&H)-2014-12-27] [REFERRED TO]
SANJAY KUMAR SINGH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2007-10-22] [REFERRED TO]
ANIL KUMAR VS. STATE THR. CBI [LAWS(DLH)-2021-12-78] [REFERRED TO]
TILENDRA SONOWAL VS. ALAUDDIN LASKAR [LAWS(GAU)-2011-2-46] [REFERRED TO]
JOBDAS SURYANARAYANPRASAD GEDDAM VS. STATE OF GUJARAT [LAWS(GJH)-2017-2-199] [REFERRED TO]
AKBAR VS. ANIL AND ORS. [LAWS(KER)-2015-5-39] [REFERRED TO]
RAJKUMAR GUPTA VS. STATE OF MADHYA PRADESH AND ANOTHER [LAWS(MPH)-2018-3-412] [REFERRED TO]
ASHOK KUMAR VERMA VS. STATE OF M P [LAWS(MPH)-2017-6-32] [REFERRED TO]
WAZIR SINGH VS. STATE OF HARYANA AND OTHERS [LAWS(P&H)-2013-8-410] [REFERRED TO]
VIJAY BAHADUR SINGH VS. M.P. POLLUTION CONTROL BOARD [LAWS(MPH)-2017-4-54] [REFERRED TO]
PRADNYA W/O PRADEEP PATIL @ BHUYEKAR, VS. PRASHANT S/O SUBHASH KAMAT [LAWS(KAR)-2018-12-372] [REFERRED TO]
SANTOSH ARORA VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2007-2-1] [REFERRED TO]
H.S. CHELUVARAJU AND ORS. VS. THE STATE OF KARNATAKA AND ORS. [LAWS(KAR)-2015-5-9] [REFERRED TO]
V.G. VINODKUMAR VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-4-34] [REFERRED TO]
PREM KUMAR DHUMAL AND ORS. VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2015-12-49] [REFERRED TO]
AMRESHWAR PRASAD VS. STATE OF JHARKHAND THROUGH S.P [LAWS(JHAR)-2012-9-93] [REFERRED TO]
BIRI SINGH VS. STATE OF H P [LAWS(HPH)-2018-11-90] [REFERRED TO]
RAJIV MISHRA I P S VS. BIVASH HAZRA [LAWS(CAL)-2006-6-1] [REFERRED TO]
P YAGNANARAYANA VS. STATE OF A P [LAWS(APH)-2007-4-48] [REFERRED TO]
R R GAUTAM VS. STATE [LAWS(DLH)-2008-2-269] [REFERRED TO]
MAGANBHAI D BHADAJA VS. STATE OF GUJARAT [LAWS(GJH)-2008-1-367] [REFERRED TO]
ASHOK MAHADEV DESAI VS. HASEEN AHMED QURESHI [LAWS(BOM)-2008-6-18] [REFERRED TO]
RABINDRA KUMAR SINGH S/O LATE NAG NARAYAN SINGH VS. STATE OF BIHAR [LAWS(PAT)-2015-5-80] [REFERRED TO]
GENERAL OFFICER COMMANDING VS. CBI [LAWS(SC)-2012-5-2] [REFERRED TO]
RAGHUNATH ANANT GOVILKAR VS. STATE OF MAHARASHTRA [LAWS(SC)-2008-2-78] [REFERRED TO]
JAYASINGH VS. K K VELAYUTHAM [LAWS(SC)-2006-4-11] [REFERRED TO]
RAMESH TANWAR VS. BALKAR SINGH [LAWS(UTN)-2013-12-133] [REFERRED]
GURUDAS KUNDU AND OTHERS VS. STATE OF ORISSA AND ANOTHER [LAWS(ORI)-2018-2-69] [REFERRED TO]
GADADHAR PANDA VS. DAITARY DAS [LAWS(ORI)-2018-4-119] [REFERRED TO]
RABINARAYAN BEHERA VS. STATE OF ORISSA AND ANOTHER [LAWS(ORI)-2018-4-134] [REFERRED TO]
SHASHINDRA VS. STATE OF M.P. [LAWS(MPH)-2019-4-214] [REFERRED TO]
OM KUMAR DHANKAR VS. STATE OF HARYANA [LAWS(P&H)-2007-5-24] [REFERRED TO]
DINESH SHARMA VS. STATE OF M P [LAWS(MPH)-2006-2-61] [REFERRED TO]
PARDEEP KUMAR VS. DALEEP KUMAR [LAWS(P&H)-2018-4-251] [REFERRED TO]
KISHORE KUMAR VS. STATE OF BIHAR AND ANOTHER [LAWS(PAT)-2007-9-120] [REFERRED TO]
B. K. PARCHURE VS. STATE [LAWS(DLH)-2022-8-101] [REFERRED TO]
NAZRUL ISLAM VS. BASUDEB BANERJEE [LAWS(CAL)-2022-1-97] [REFERRED TO]
G V CHAUDHURI VS. STATE OF GUJARAT [LAWS(GJH)-2007-3-54] [REFERRED TO]
PANKAJ DAS VS. STATE OF ASSAM [LAWS(GAU)-2021-11-97] [REFERRED TO]
STATE OF MAHARASHTRA VS. IBRAHIM A PATEL [LAWS(BOM)-2007-12-6] [REFERRED TO]
ASHOK KUMAR SHARMA VS. STATE OF U P [LAWS(ALL)-2014-11-50] [REFERRED TO]
SUO MOTU CRIMINAL WRIT PETITION NO 1 OF 2013 VS. STATE OF GOA [LAWS(BOM)-2014-7-355] [REFERRED TO]
ANJUM ARA VS. PREM SINGH TANGANIA [LAWS(HPH)-2019-7-231] [REFERRED TO]
RAM BABU JAKHENIYA VS. PURSHOTTAM [LAWS(MPH)-2007-3-50] [REFERRED TO]
RAJENDRA PRASAD VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-5-204] [REFERRED TO]
TEHSILDAR SINGH VS. STATE OF HARYANA [LAWS(P&H)-2019-5-112] [REFERRED TO]
RAJ KUMAR WALIA VS. SUBHASH CHAND [LAWS(P&H)-2012-1-591] [REFERRED]
SANJIV KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2006-11-79] [REFERRED TO]
SARABJIT RAI VS. STATE OF PUNJAB [LAWS(P&H)-2015-2-506] [REFERRED TO]
LABHCHAND VS. STATE [LAWS(RAJ)-2022-5-278] [REFERRED TO]
FAKHRUZAMMA VS. STATE OF JHARKHAND [LAWS(SC)-2013-12-29] [REFERRED TO]
SHANTI LAL VS. STATE OF RAJASTHAN [LAWS(RAJ)-2023-2-114] [REFERRED TO]


JUDGEMENT

Arijit Pasayat, J. - (1.)Leave granted.
(2.)Appellant calls in question legality of the judgment rendered by a learned single Judge of the Patna High Court dismissing the petition filed by the appellant under Section 482 of the Code of Criminal Procedure, 1973 (in short the Code) seeking the order of cognizance taken by learned Judicial Magistrate, Patna, on a complaint filed by Ramesh Kumar Dubey (Respondent No. 2 in this Appeal). By order dated 11-1-2000 learned Judicial Magistrate took cognizance of offences punishable under Sections 342, 389, 469, 471 and 120-B of the Indian Penal Code, 1860 (in short the IPC). Learned Chief Judicial Magistrate, Patna had transferred the case on 18-1-1997 to the learned Magistrate for enquiry and disposal and that is how the matter was placed before learned Judicial Magistrate, First Class. Primary stand taken by the appellant before the High Court was that in the absence of sanction as contemplated under Section 197 of the Code, the proceeding cannot be continued. The High Court by the impugned judgment rejected the prayer holding that since the requirement of Section 100(4) of the Code were not followed, while search was conducted in the respondent No. 2s premises, the provisions of Section 197 of the Code were not applicable.
(3.)Learned counsel for the appellant submitted that without noticing relevant factual background the High Court has held that the protection under Section 197 of the Code were not available. According to him a report about the commission of dacoity on 8/9-7-1996 was received and Jasidih PS Case No. 103 of 1997 was registered in respect of commission of offence punishable under Section 395 of the I.P.C. The Special Report in respect of the case was 250 of 1996. Supervision of the case was being done by the appellant. Source information was received about the involvement of certain persons, one of whom was Ratnesh Kumar Dubey - alias Chhotu, son of respondent No. 2. On the basis of such information the appellant gave spot instruction to arrest the suspects and conduct search. Search was to be conducted in the house of respondent No. 2. Three Sub-Inspectors were deputed for the purpose and the investigating officer of the case was directed to continue investigation on other lines. On 11-7-1996 the team constituted for the purpose of search requested the police officials of Shastri Nagar Police Station in Patna for co-operation. A requisition slip for the purpose was given. The team of three Sub-Inspectors and local police officials visited the house of respondent No. 2 on 11-7-19992 for the purpose of search and to arrest Ratnesh, if necessary. Elder son of Respondent No. 2 told the police officials that Ratnesh had gone to Delhi and was not present. Though search was conducted no material of any substance was seized. Alleging that the search was motivated and was for the purpose of humiliating and harassing, as the concerned officials did not have a search warrant, the respondent No. 2 and his son Chhotu, complaint was filed on 26-11-1996 in the Court of Chief Judicial Magistrate, Patna. Subsequently, as noted above, the appellant filed the application under Section 482 of the Code which came to be dismissed by the impugned judgment. It was submitted by learned counsel for the appellant that the factual scenario clearly proves the bona fides and in view of the fact that all possible procedure were taken to follow the mandate of law, Section 197 of the Code is clearly applicable. It is submitted that the High Court made reference only to Section 100 of the Code, overlooking the powers available to be exercised under Sections 41, 165 and 166 of the Code and Rule 165 of the Bihar Police Manual. It was, therefore, submitted that the judgment of the High Court is indefensible. Learned counsel for the State of Bihar and Jharkhand supported the stand taken by the appellant.


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