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S. Kannan Vs. The Superintendent, CBI Bank Security and Fraud Cell, Bangalore and Others - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCrl.O.P.No. 5164 of 2016
Judge
AppellantS. Kannan
RespondentThe Superintendent, CBI Bank Security and Fraud Cell, Bangalore and Others
Excerpt:
.....petitioner dated 17.02.2016 and register a case and investigate the same in accordance with law.) 1. the learned counsel for the petitioner has made the following endorsement in crl.o.p.no.5164 of 2016: in view of the stand taken by the respondent in their counter that at paragraph 3, this matter may be dismissed as withdrawn with liberty to approach the appropriate authority as per circular dated 01.07.2014. 2. recording the aforesaid fact and the endorsement so made, the criminal original petition is dismissed as withdrawn, granting liberty to the petitioner to approach the competent/appropriate authority seeking redressal of his grievance in the manner known to law and in accordance with law.
Judgment:

(Prayer: Petition filed under Section 482 of the Criminal Procedure Code praying to direct the respondents to take action on the complaint of the petitioner dated 17.02.2016 and register a case and investigate the same in accordance with law.)

1. The Learned Counsel for the Petitioner has made the following endorsement in Crl.O.P.No.5164 of 2016:

In view of the stand taken by the respondent in their counter that at paragraph 3, this matter may be dismissed as withdrawn with liberty to approach the appropriate authority as per Circular dated 01.07.2014.

2. Recording the aforesaid fact and the endorsement so made, the Criminal Original Petition is dismissed as withdrawn, granting liberty to the Petitioner to approach the Competent/Appropriate Authority seeking redressal of his grievance in the manner known to Law and in accordance with Law.


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