ISHWAR SINGH Vs. COMMISSIONER OF POLICE
LAWS(DLH)-1983-10-3
HIGH COURT OF DELHI
Decided on October 03,1983

ISHWAR SINGH Appellant
VERSUS
COMMISSIONER OF POLICE Respondents

JUDGEMENT

M.L.Jain,J. - (1.)The matter starts like this. On 2.6.1983 Mohd. Usman of Nangloi, Delhi, informed the police station Nangloi at 10.50 P.M. that the petitioner No. 1 Ishwar Singh @ Langra the actually seems to be lame) alongwith the other persons abused the local Muslim community and threatened them that he would not allow them to stay in Camp No. 2, Nangloi. ASI Dalel Singh rushed to the spot. Petitioner No. 1 slipped away from the spot, but Vijinder and Hawa Singh petitioners Nos. 2 and 3 were found abusing the Muslims of the area and were threatening them with dire consequences. There was every likelihood of the breach of peace. ASI Dalel Singh took Vijinder and Hawa Singh into custody. Against them the Assistant Commissioner of Police started proceedings under sections 107/151 Cr. P.C. Bailable warrant was issued by him on 5.6.1983 against Ishwar Singh.
(2.)On 8.6.1983 Ishwar Singh and the two petitioners filed the present petition under sec. 482 Cr. P.C. against the police with the prayer that the proceedings pending before the Assistant Commissioner of Police be quashed and that Ishwar Singh be provided with police protection.
(3.)It is stated in this petition that he was an Assistant Fire Inspector in the Railways but suffered an accident and his one leg was amputated. He started a firm Haryana Builders at Rohtak Road, with his godown at J.J. Colony, Nangloi, and cement business under the name of Chaudhary Trading Co. As his business picked up, the police started demanding unlawful gratification. On his refusal, the police began to harass him and instituted 17 cases against him within the period from 10.3.1975 to18.7.81. They included charges of rape and vagrancy. All these cases have terminated in his favour except the proceedings under the Delhi Police Act and sections 107/151 Cr. P.C.
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