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Santosh Kumar Singh vs State Of Jharkhand & Ors. on 21 April, 2011

Jharkhand High Court
Santosh Kumar Singh vs State Of Jharkhand & Ors. on 21 April, 2011
               IN THE HIGH COURT OF JHARKHAND AT RANCHI
                            W.P. (S) No.4717 of 2008
            Santosh Kumar Singh.                    ......Petitioner. 
                                     ­Versus­
            The State of Jharkhand & Ors.           .......Respondents.
                                      ­­­­­­
           CORAM : HON'BLE MR. JUSTICE NARENDRA NATH TIWARI
                                       ­­­­­­
            For the Petitioner :       Mr. P. Mukhopadhyay, Advocate.  
            For the State       :      J.C. to A.G.
                                       ­­­­­­
           I.A. No.124 of 2011:
04/21.04.2011

: In this interlocutory application, the petitioner has prayed 

for   exemption   from   affecting   personal   service   of   notice   on 

Respondent nos.4 and 5. 

It has been submitted that it is not possible to serve notice 

personally on the said respondents. It has been further submitted 

that the said respondents, who were below the petitioner in the 

panel, have been appointed and they are interested in delaying 

hearing   of   the   writ   petition.   Due   to   said   reason,   they   are 

deliberately avoiding personal service of notice.  

Learned   J.C.   to   A.G.   submitted   that   though   learned 

counsel for the petitioner has made the said oral submission, the 

said ground has not been stated in the application. In fact, no 

reason has been assigned for making prayer for exemption from 

personal   service   of   notice   on   Respondent   nos.4   and   5,   as 

directed by this Court by order dated 2nd September 2009. 

Having   heard learned  counsel  for  the  parties,  I  find   that 

there   is   no   clear   averment   in   the   application   on   the   basis   of 

which prayer for exemption can be accepted. However, since 

the   petitioner   could   not   serve   the   notice   personally   on 

Respondent nos.4 and 5 even after lapse of more than a year, it 

is  desirable  that  the  notice on Respondent nos.4 and 5 be sent
­2­

  through process of the Court/registered post.

Considering   the   above,   this   interlocutory   application   is 

allowed, giving liberty to the petitioner to take steps for service of 

notice on Respondent nos.4 and 5 through ordinary process and 

by   registered   post   with   acknowledgment   due   without   further 

awaiting for personal service on Respondent nos.4 and 5 and for 

that purpose, one week’s time is given to the petitioner to take 

appropriate step for service of notice on Respondent nos.4 and 

5. 

With   the   said   observations   and   directions,   I.A.   no.124   of 

2011 is disposed of. 

   

 (Narendra Nath Tiwari, J.)
Sanjay/

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