FAJLOR RAHMAN ALIAS MOHAMOD FAJLOO ALIAS RAJU Vs. STATE OF PUNJAB
LAWS(SC)-2006-4-72
SUPREME COURT OF INDIA
Decided on April 10,2006

FAJLOR RAHMAN Appellant
VERSUS
STATE OF PUNJAB Respondents


Cited Judgements :-

RAJANI GUPTA VS. RAKESH KUMAR GUPTA [LAWS(CHH)-2009-6-24] [REFERRED TO]
A. ZAHARIAH JEYAKUMAR AND ORS. VS. S. SUNDAR SINGH AND ORS. [LAWS(MAD)-2015-6-282] [REFERRED TO]
ANSAR VS. STATE OF M P [LAWS(MPH)-2009-12-89] [REFERRED TO]
PURNIMA SONAKPURIYA (SMT.) VS. STATE OF M.P. [LAWS(MPH)-2017-9-29] [REFERRED TO]


JUDGEMENT

- (1.)This Petition u/s. 406 of the Criminal Procedure Code, 1973 read with Or. 36 of the Supreme Court Rules, 1966 is filed by the Petitioners seeking transfer of P.S. Case No. 21/2005 (titled State V/s. Mohamod Fajloo @ Raju and Ors.) pending before the learned Magistrate, Phillour, Jalandhar (Punjab) to the Court of learned Chief Judicial Magistrate, Barpeta (Assam).
(2.)The brief facts leading to the filing of the present Transfer Petition are that Fajlor Rahman @ Mohamod Fajloo @ Raju, petitioner No. 1 herein, is a permanent resident of District Barpeta, Assam. He is employed as a truck driver. He has been carrying goods in his vehicle to other States including the State of Punjab. Most of the time, the petitioner had the assignment of loading/unloading of goods from Mouza Phillour, District Jalandhar, Punjab. While doing so, he used to stay in the Truck Union area of Goraya Police Station. During his frequent visit to Phillour, petitioner No. 1 met petitioner No. 2, Mani Khatun, and both of them became close to each other. The petitioners herein have averred in this petition that the relation between the petitioner Nos. 1 and 2 was known to the parents of the petitioner No. 2, but, at no point of time, they ever raised any objection to such relationship.
(3.)On the basis of the consent of the petitioner No. 2, the petitioner No. 1 agreed to convert such relationship into marriage and, accordingly, the petitioner No. 1, prior to 1.3.2005, made a formal proposal to the parents of petitioner No. 2, but they have out rightly rejected the offer of marriage.


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