NEERAJ VERMA Vs. STATE OF UTTARAKHAND AND OTHERS
LAWS(UTN)-2012-11-79
HIGH COURT OF UTTARAKHAND
Decided on November 20,2012

Neeraj Verma Appellant
VERSUS
State of Uttarakhand and others Respondents

JUDGEMENT

- (1.) This judgment will dispose of all the above titled petitions being interlinked with each other. The theme of all the petitions engendered from an FIR lodged by Pradeep Bansal on 26.8.2012 against the unknown persons regarding an incident of theft, allegedly occurred in his house in the intervening night of 25/26.8.2012. The said FIR pertaining to crime no.322 of 2012 was lodged at P.S. Jwalapur, District Haridwar, on which the Police came into motion and shown the recovery of alleged stolen articles from the six accused persons, namely, Ikhlakh, Anshul, Sonu, Naushad, Neeraj and Nikki on 21.9.2012 at 02.30 PM in the outskirts of Haridwar city. Thus, all those accused were arrested on the same day and were produced for remand before the Chief Judicial Magistrate, Haridwar on the next day i.e. on 22.9.2012 at 3.30 PM.
(2.) It has been alleged on behalf of petitioner that in fact he was lifted from his house by the police on 18.9.2012 purely on the basis of suspicion and was detained at the police station in the illegal confinement without making any necessary entry in the G.D. for his arrest. Even he was harassed by the police.
(3.) Immediately after his alleged lifting from his residence, his wife filed a HABC Petition no.33 of 2012 on 20.9.2012 before this Court wherein it was ordered to produce the corpus of Neeraj Verma in the court. His wife also sent telegrams to the concerned authorities informing the illegal detention of her husband at the police station which were made basis for filing the said petition.;


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