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Amar Singh Vs. State - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtRajasthan High Court
Decided On
Case NumberCriminal Misc. Case No. 36 of 1965
Judge
Reported inAIR1965Raj160; 1965CriLJ408
ActsCode of Criminal Procedure (CrPC) , 1898 - Sections 94 and 95
AppellantAmar Singh
RespondentState
Appellant Advocate Kedar Chand Bhandari, Adv.
Respondent Advocate Har Nath Calla, Adv.
DispositionApplication partly allowed
Excerpt:
- .....with the following addresses by him, may be handed over to the station house officer, surajpole, udaipur, in connection withthe investigation of case f. i. r. no. 51/64, under section 420, i. p. c. against shri amar singh mehta. i. a. s. mehta (amar singh mehta), secretary, board of general knowledge education, rajasthan, udaipur. 2. a. s. mehta (secretary, rajasthan hindi vidya peeth (hindi vishwa vidyalaya), udaipur. 3. secretary of the above two institutions. sd. district magistrate, udaipur.' 3. again, presumably at the instance of the superintendent of police, udaipur, the district magistrate, udaipur, passed a second order ex. 2 dated 21st september, 1964 which reads as follows : 'no. jud/7351/54 dated the 21st september, 1964.
Judgment:
ORDER

In pursuance of Section 95 (1), Criminal P. C., I, M. S. 'Sadasivan, District Magistrate, Udaipur, do hereby order to the Superintendent of Post Offices, Udaipur that all documents, parcels, money orders, registered letters, letters, postal orders, saving bank transactions etc. which have been received with the following addresses by him, may be handed over to the Station House Officer, Surajpole, Udaipur, in connection withthe investigation of case F. I. R. No. 51/64, under Section 420, I. P. C. against Shri Amar Singh Mehta.

I. A. S. Mehta (Amar Singh Mehta), Secretary, Board of General Knowledge Education, Rajasthan, Udaipur.

2. A. S. Mehta (Secretary, Rajasthan Hindi Vidya Peeth (Hindi Vishwa Vidyalaya), Udaipur.

3. Secretary of the above two institutions.

Sd.

District Magistrate, Udaipur.'

3. Again, presumably at the instance of the Superintendent of Police, Udaipur, the District Magistrate, Udaipur, passed a second order Ex. 2 dated 21st September, 1964 which reads as follows :

'No. Jud/7351/54 Dated the 21st September, 1964.


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