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Cites 4 docs
Section 482 in The Code Of Criminal Procedure, 1973
Section 420 in The Indian Penal Code
Section 406 in The Indian Penal Code
Section 120 in The Indian Penal Code

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Madras High Court
K.N.Vedanthkumar vs State Represented By on 25 February, 2016
        

 
IN THE HIGH COURT OF JUDICATURE AT MADRAS
 DATED : 25.02.2016
CORAM :
THE HONOURABLE MS. JUSTICE R.MALA
Crl.O.P.No.22282 of 2015

K.N.Vedanthkumar		                               .. Petitioner

    Vs.

1.State represented by
   Director General of Police,
   Dr.Radhakrishnan Salai,
   Mylapore,
   Chennai  600 004.

2.Additional DGP,
   Economic Offences Wing,
   SIDCO, Old Corporate Building First Floor,
   Garment Complex  II,
   Thiru.Vi.Ka Industrial Estate,
   Guindy, Chennai  600 032.

3.Inspector of Police,
   Economic Offences Wing  II,
   Headquarters, Guindy,
   Chennai  600 032.		              .. Respondents

Prayer:-Criminal Original Petition is filed under Section 482 Cr.P.C., to direct the first respondent to form a special team for investigation of the above case in Crime No.5 of 2013 pending on the file of the 3rd respondent and further direct that the investigation shall be monitored by this Court and the respondent shall file final report within a period of 3 months.
	            For Petitioner	: Mr.S.Ashok Kumar
	            For Respondents	: Mr.C.Emalias
			                  Additional Public Prosecutor

ORDER

The petitioner has come forward with this petition under Section 482 of Code of Criminal Procedure, seeking a direction to the first respondent to form a special team for investigation of the above case in Crime No.5 of 2013 pending on the file of the 3rd respondent and further direct that the investigation shall be monitored by this Court and the respondent shall file final report within a period of 3 months.

2. Heard the submissions made by the learned counsel appearing on either side.

3. The learned counsel for the petitioner would submit that on the basis of the complaint given by the petitioner, a case has been registered in Crime No.5 of 2013 for the offences punishable under Sections 406, 420, 120(B) IPC and Section 5 of TNPID Act. However, the respondents have not shown any interest to investigate the matter and lay a final report. Hence, the petitioner has come up with the present petition for the relief as stated above.

4. Heard the learned Additional Public Prosecutor appearing for the respondent.

5. Considering the averments made in the affidavit and also perusing the typed set of papers that the case has been registered on 21.10.2013, the third respondent is directed to complete the investigation in Crime No.5 of 2013 and file a final report, within a period of one year from the date of receipt of copy of this order.

6. The Criminal Original Petition is disposed of with the above direction.

25.02.2016 Index:Yes/No Internet: Yes/No cse To

1.The Director General of Police, Dr.Radhakrishnan Salai, Mylapore, Chennai  600 004.

2.Additional DGP, Economic Offences Wing, SIDCO, Old Corporate Building First Floor, Garment Complex  II, Thiru.Vi.Ka Industrial Estate, Guindy, Chennai  600 032.

3.Inspector of Police, Economic Offences Wing  II, Headquarters, Guindy, Chennai  600 032.

4.The Public Prosecutor High Court, Chennai.

R.MALA,J.

cse Crl.O.P.No.22282 of 2015 25.02.2016