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Raju vs Ramesh on 14 July, 2010

Kerala High Court
Raju vs Ramesh on 14 July, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

Crl.MC.No. 2671 of 2010()


1. RAJU, AGED 36 YEARS
                      ...  Petitioner

                        Vs



1. RAMESH, AGED 34
                       ...       Respondent

2. S.I.OF POLICE,MALAYINKIZHU POLICE

3. STATE OF KERALA, REPRESENTED BY THE

                For Petitioner  :SRI.ZAKEER HUSAIN M.K.

                For Respondent  : No Appearance

The Hon'ble MR. Justice V.RAMKUMAR

 Dated :14/07/2010

 O R D E R
                                    V. RAMKUMAR, J.
                            = = = = = = = = = = = = = =
                              Crl.M.C. No.2671 of 2010
                           = = = = = = = = = = = = = = =
                                    Dated: 14.07.2010

                                         ORDER

Petitioner, who is the accused in Crime No.231 of 2010

of Malayinkizhu Police Station for an offence punishable

under Sections 294(b), 353 and 506(1) IPC seeks to

quash Annexure A FIR and all further proceedings.

2. It is too early for this Court, in a petition under

Section 482 Cr.P.C, to consider whether the case against

the petitioner is prima facie false and that FIR is liable to be

quashed and investigation is liable to be stayed. In case

the Police, after investigation, files a final report charge-

sheeting the petitioner and in case grounds exist to assail

the charge sheet , the petitioner may work out his remedies

by moving the appropriate court.

This Crl.M.C is disposed of directing the Police not to

unnecessarily harass the petitioner during investigation.

Dated this the 14th day of July , 2010
V. RAMKUMAR,
(JUDGE)
sj

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