Main Search Premium Members Advanced Search Disclaimer
Cites 3 docs
Section 208 in The Code Of Criminal Procedure, 1973
Section 207 in The Code Of Criminal Procedure, 1973
Section 204 in The Code Of Criminal Procedure, 1973
Citedby 178 docs - [View All]
Haresh M. Jagtiani vs The State Of Maharashtra on 6 May, 2016
Shaikh Zahid Mukhtar vs The State Of Maharashtra Through ... on 6 May, 2016
Panchu Mondal And Ors. vs Central Bank Of India And Ors. on 31 January, 2002
Mr.Ani Datt Sharma vs Mcd, Gnct Delhi on 17 December, 2013
Additional District Magistrate, ... vs Shivakant Shukla on 28 April, 1976

Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Allahabad High Court
Khem Singh Kharak vs State Of U.P. & Others on 28 January, 2010
Court No. - 32

Case :- CRIMINAL MISC. WRIT PETITION No. - 15391 of 2008

Petitioner :- Khem Singh Kharak
Respondent :- State Of U.P. & Others
Petitioner Counsel :- Anoop Mishra,V.P. Srivastava
Respondent Counsel :- Govt. Advocate

Hon'ble R.K. Agrawal,J.

Hon'ble S.C. Agarwal,J.

The arrest of the petitioner was stayed by an interim order passed in this writ petition. The investigation had not been stayed. It is not known whether the investigation has been completed yet or not.

We have heard learned counsel for the petitioner and the learned A.G.A. In the case of Mahendra Lal Das v State of Bihar 2002 SCC (Crl) 110 it has been held by the Supreme Court that while interference by Courts at investigation stage is not called for, the investigating agency cannot be given latitude of protracting the conclusion of the investigation without any limit of time.Having considered the lapse of time since lodging of the FIR, we dispose of this writ petition with the following orders:

(1) The investigation will be completed within three months of the date on which a certified copy of this order is presented before the Investigating Officer or any police officer of the district to whom the investigating officer is directly subordinate; (2) The petitioner will not be arrested during pendency and for the purpose of investigation, provided a certified copy of this order is presented before the police officer as directed above within one month from today;

(3) If certified copy is not presented within the time aforesaid the stay of arrest will not operate;

(4) If at the conclusion of the investigation, a charge sheet is submitted instead of final report, it will be open to the Judicial Magistrate, if he decides to take cognizance, to summon the accused by summons or warrants in accordance with Section 204 Cr.P.C. after copies have been prepared for compliance with Section 207/208 Cr.P.C.

(5) If for any unavoidable reason, the investigation cannot be completed within the aforesaid time of three months, it will be open to the investigating officer to apply in this writ petition by means of a misc. application for enlargement of said time of three months by giving details of the investigation conducted during the aforesaid period of three months and also giving reasons why the investigation could not be completed within the time specified above;

(6) If the charge sheet is decided to be submitted to the Court of Magistrate, in column no. 3 of the prescribed form of charge sheet, it will be mentioned that the accused have not been arrested on account of stay order granted by this Court;

(7) The accused will cooperate with the investigation and in case of non-cooperation or otherwise if the Investigating Officer is of the opinion that for any other valid reason the arrest of accused is necessary during or for the purpose of investigation it will be open to the Investigating Officer to apply in this writ petition by means of a Misc. application giving details of non-cooperation as also details of what kind of cooperation is expected by the accused for completing investigation or why the arrest is otherwise necessary so that interim stay of arrest granted hereby may be vacated.

Order Date :- 28.1.2010 AM/-