R S DHULL Vs. DELHI ADMINISTRATION
LAWS(DLH)-1983-9-2
HIGH COURT OF DELHI
Decided on September 24,1983

R.S.DHULL Appellant
VERSUS
DELHI ADMINISTRATION Respondents


Referred Judgements :-

R P KAPUR VS. STATE OF PUNJAB [REFERRED TO]


JUDGEMENT

Charanjit Talwar, J. - (1.)By this petition the petitioner has sought quashing of a First Information Report registered in Police Station Janakpuri and also quashing of investigations conducted under it. The petition was admitted on 16th March, 1983. The application for stay, after service of notice, was heard on 23rd March, 1983, by Anand 3. It was disclosed by the counsel for the State that by then the investigations were over and that report under section 173 of the Code of Criminal Procedure was ready to be filed in Court. Because of that fact having been brought on record leave was granted to the petitioner to amend the petition. By order dated 22nd August, 1983, the amended petition was directed to be taken on record. The proceedings in the lower court were directed to be stayed till the disposal of the main petition. It appears that the petitioner is a Tehsildar-cum-Executive Magistrate posted in the State of Haryana. His case was that the Station House Officer of Police Station Janakpuri was harassing him because of mala fides. According to the petitioner he had decided the case relating to village Rajlu Garhi in which a near relation of the Station House Officer was a party. On his coming to know that attempts were being made to involve him in a criminal case under First Information Report No. 278 registered in Police Station Janakpuri on 15th October, 1982, the petitioner, it appears obtained anticipatory bail. That bail was cancelled on an application made by the prosecution vide order dated 23rd February, 1983, as the learned Additional Sessions Judge concluded that the conditions imposed on the petitioner while granting him anticipatory bail had not been fulfilled. It further appears that during investigations of the case the petitioner was remanded to police custody for one day by the Metropolitan Magistrate by his order dated 1st March, 1983.
(2.)In the amended petition the petitioner was seeking quashing of the First Information Report, the investigations, filing of the challan, the order of the Additional Sessions Judge cancelling his anticipatory bail, order of the Metropolitan Magistrate granting judicial custody of the petitioner for a day and finally the proceedings pending in the trial Court.
(3.)Neither the petitioner nor his counsel is present.
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