SUKWANT SINGH S/O KARNAL SINGH Vs. STATE OF UTTARAKHAND AND ORS
LAWS(UTN)-2012-5-93
HIGH COURT OF UTTARAKHAND
Decided on May 04,2012

Sukwant Singh S/O Karnal Singh Appellant
VERSUS
State of Uttarakhand and Ors Respondents

JUDGEMENT

- (1.) Heard.
(2.) By means of this writ petition moved under Article 226 of Constitution of India the petitioner has sought writ in the nature of mandamus directing the respondent no. 3 and 4 not to arrest the petitioner.
(3.) Learned counsel for the petitioner submitted that petitioner is a public servant (Forest Guard). It is further stated that the police is bent upon to arrest him. In the entire writ petition neither the crime number is mentioned , nor the offence with regard to which the arrest of the petitioner is apprehended is disclosed.;


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