Skip to content


Jeetendra Prasad Das and Ors Vs. The Union of India Through C B I - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantJeetendra Prasad Das and Ors
RespondentThe Union of India Through C B I
Excerpt:
.....unfair means in pursuance of the said conspiracy, unknown persons appeared in  the written examination by impersonating dinesh das, jay praksh kumar das  and  manik  das who  was declared  selected for  the   said  post  and were given  appointment by bokaro steel plant in the year, 2012. it is further alleged that  subsequently,   it   was   found   that   their   signature   on   the   attendance   sheet   of  written   examination   do   not   match   with   the   signature   on   attendance   for  interview, joining report and medical booklet. they have also drawn salary and  other allowances causing wrongful loss to the bokaro steel limited.  learned   counsel   for   the  .....
Judgment:

IN THE HIGH COURT OF JHARKHAND AT RANCHI                A.B. A. No.3041 of 2016    1. Jeetendra Prasad Das 2. Ashok Kumar Das 3.Kali Charan Das 4. Kumar Niranjan Das …… Petitioners  Versus  The Union of India  through C.B.I …… Opposite Party  With A.B. A. No.3042 of 2016    Santosh Kumar Das …… Petitioner  Versus  The Union of India  through C.B.I …… Opposite Party  With A.B. A. No.3071 of 2016    1. Dinesh Das 2. Manik Das …… Petitioner  Versus  The Union of India  through C.B.I …… Opposite Party With ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH ­­­­­­­­­ For the Petitioners: Mr. R.S. Mazumdar, Sr. Advocate For the C.B.I    : Mr. Kailash Prasad Deo, Advocate  04/Dated: 07/09/2016    Since all the three anticipatory bail applications arise out of one and the  same case, hence they are taken up together and disposed of by common order. Heard learned counsel for the parties. The petitioners are apprehending their arrest in connection with R.C. Case  No. 06(A) of 2015­D,  for the offence registered under Sections 120B, 419 and  420   of the   Indian Penal Code and under Sections   13(2)   read with Section   13(1) (d) P. C. Act. The prosecution case in short, is that, on source information this case has  been registered against Dinesh Das, Jay Prakash Kumar Das, Manik Das and M/s  Infra   Zone   Services   Pvt.   Ltd   and   others   with   allegation   that   the   aforesaid  accused persons entered into criminal conspiracy  to get Dinesh Das, Jay Prakash  Kumar Das, Manik Das selected to the post of operator­cum­ technician trainee  of Bokaro Steel Plant and to get fraudulent appointment by adopting illegal and  unfair means in pursuance of the said conspiracy, unknown persons appeared in  the written examination by impersonating Dinesh Das, Jay Praksh Kumar Das  and  Manik  Das who  was declared  selected for  the   said  post  and were given  appointment by Bokaro Steel Plant in the year, 2012. It is further alleged that  subsequently,   it   was   found   that   their   signature   on   the   attendance   Sheet   of  written   examination   do   not   match   with   the   signature   on   attendance   for  interview, joining report and medical booklet. They have also drawn salary and  other allowances causing wrongful loss to the Bokaro Steel Limited.  Learned   counsel   for   the   petitioners   in   A.B.A.   No.   3041   of   2016   has  submitted that C.B.I after investigation submitted charge­sheet under sections  120B, 419 and 420  of the  Indian Penal Code and under Sections  13(2)  read   with Section 13(1) (d) P. C. Act and cognizance has been  and  the case has been  committed to the Court of learned S.D.J.M for trial and disposal of the case. It is   further submitted that during course of investigation, C.B.I has failed to collect  evidence against these petitioners that who impersonated the petitioners. It is  further submitted that during investigation   the petitioners co­operated in the  investigation   and   whenever   the   Investigating   Officer   asked   to   appear   the  petitioners, they appeared before the I.O and they were never arrested by the  Investigating   Officer.   It   is   further   submitted   that   investigation   in   this   case   is  complete and final form has been submitted and cognizance has been taken and  Trial will take some time. Considering all these facts, the petitioners deserves  privilege of anticipatory bail. On the other hand, learned   standing counsel for the C.B.I opposes the  prayer for anticipatory bail and referring the evidence collected by the C.B.I has  submitted that investigation revealed that petitioner no. 1 Jitendra  Prasad Das  had   not  appeared  in   the  written   Test  held  on  19.02.2012  at  St.  John's  High  School, Ranchi for the post of Operator­cum­Technician­Trainee in BSL. As per  the requirement the signature made in the attendance sheet on date of written  examination by the candidates, the signature of   this petitioner did not match  with   his   specimen   signature   as   well   as   admitted   signature   made   in   the  attendance   sheet   of   the   interview   proving   that   he   had   not   appeared   in   the  written examination for the said post. Further investigation has revealed that  other person impersonating him appeared in written examination in his place  and   for   that   he   had   paid   illegal   gratification   to   Shri   Santosh   Kr.   Das,   who  managed the other persons for him. Investigation   established   that     petitioner   Ashok   Kumar   Das   had   not  appeared in the written test held on 05.08.2012 at Aloysious School, Ranchi for  the post of Operator­cum­Technician  Trainee in BSL. As per the requirement the  signature made in the attendance sheet on date of written examination by the  candidates, the signature of this petitioner did not match with the specimen with  his specimen signature as well as admitted signature made in the attendance  sheet   of   the   interview   proving   that   he   had   not   appeared   in   the   written  examination   for   the   said   post.   Further   investigation   has   revealed   that   other  person impersonating him appeared in written examination in his place and for  that he had paid illegal gratification to Shri Santosh Kr. Das, who managed the  other persons for him. Thus, he conspired with co­accused  Santosh Kumar Das  dishonestly and fraudulently, he  allowed impersonation  by someone  else and  thereby   cheated   the   BSL   for   his   selection   as   OCTT   in   BSL,   Bokaro. Investigation   established   that     petitioner   Kali   Charan   Das   had   not  appeared in the written test held on 05.08.2012 at Ursuline Girsl High School,  Ranchi for the post of Operator­cum­Technician  in BSL. As per the requirement  the   left   thumb   impression   put   in   the   attendance   sheet   on   date   of   written  examination by the   candidates, the signature of this petitioner did not match  with the left thumb impression as well as admitted left thumb impression made  in the attendance sheet of the interview proving that he had not appeared in the  written examination for the said post. Further investigation has revealed that his  signature   on   the   written   test   attendance   sheet   also   differs   from   his   original  signature. Further investigation revealed that other person impersonating him  appeared in written examination in his place and for that he had paid illegal  gratification to Shri Santosh Kr. Das, who managed the other persons for him.  Thus,   he   conspired   with   co­accused     Santosh   Kumar   Das   dishonestly   and  fraudulently, he allowed impersonation by someone else and thereby cheated  the BSL for his selection as OCTT in BSL, Bokaro. Investigation   established   that     petitioner   Kumar   Niranjan   Das   had   not  appeared in the written test held on 21.07.2013 at St. Thomas School, Ranchi,  Ranchi for the post of Operator­cum­Technician  in BSL. As per the requirement  the   left   thumb   impression   put   in   the   attendance   sheet   on   date   of   written  examination by the   candidates, the signature of this petitioner did not match  with the left thumb impression as well as admitted left thumb impression made  in the attendance sheet of the interview proving that he had not appeared in the  written examination for the said post. Further investigation has revealed that his  signature   on   the   written   test   attendance   sheet   also   differs   from   his   original  signature. Further investigation revealed that other person impersonating him  appeared in written examination in his place and for that he had paid illegal  gratification to Shri Santosh Kr. Das, who managed the other persons for him.  Thus,   he   conspired   with   co­accused     Santosh   Kumar   Das   dishonestly   and  fraudulently, he allowed impersonation by someone else and thereby cheated  the BSL for his selection as OCTT in BSL, Bokaro. Learned   counsel   for   the   petitioner   in   A.B.A.   No.   3042   of   2016   has  submitted that C.B.I after investigation submitted charge­sheet under sections  120B, 419 and 420  of the  Indian Penal Code and under Sections  13(2)  read   with Section 13(1) (d) P. C. Act and cognizance has been  and  the case has been  committed to the Court of learned S.D.J.M for trial and disposal of the case. It is   further submitted that during course of investigation, C.B.I has failed to collect  evidence   against   the   petitioner   that   who   impersonated   the   petitioner.   It   is  further submitted that during investigation   the petitioner co­operated in the  investigation   and   whenever   the   Investigating   Officer   asked   to   appear   the  petitioner,   he   appeared   before   the   I.O   and   he   was   never   arrested   by   the  Investigating   Officer.   It   is   further   submitted   that   investigation   in   this   case   is  complete and final form has been submitted and cognizance has been taken and  Trial  will  take  some  time. Considering all  these facts, the  petitioner deserves  privilege of anticipatory bail. On the other hand, learned   standing counsel for the C.B.I opposes the  prayer for anticipatory bail and referring the evidence collected by the C.B.I has  submitted   that   investigation   revealed   that   petitioner   Santosh   Kumar   Das  conspired with unknown accused persons and allowed impersonation by some  other persons in place of these accused candidates in written examination held  on   19.02.2012,   05.08.2012   and   21.07.2.2012   for   the   post   of   OCTT   in   BSL,  Bokaro. During the course of investigation, the name of the petitioner surfaced  and it ws revealed that he had managed the candidates who appeared in the  written examination for the said post in their place and for that the petitioner  had taken ilegal gratification from the candidates. He himself admitted that in  palce   of   Dinesh   Das,   Jai   Prakash   Kr.   Das,   Manik   Das,   Jeetendra   Prasad   Das,  Ashok Kumar Das, Kali Charan Das and Kmar Niranjan Das, other persons were  appeared who came from Patna and for that these candidates have paid illegal  gratification.   Hence   he   was   the   key   conspirator   through   which   offence   of  impersonation and cheating was committed   by these accused   conspired with  him and dishonestly and fraudulently got the employment in the BSL, Bokaro as  Operation­cum­Technician   Trainee,   S­3   Grade.   One   co­accused   candidate,   A2  had given confessional statement before the Ld. Judicial Magistrate confirming  that for arranging scholar who appeared in the written test in his place for the  said examination   was managed by this petitioner so that he had taken illegal  gratification.   Learned   counsel   for   the   petitioners   in   A.B.A.   No.   3071   of   2016   has  submitted that C.B.I after investigation submitted charge­sheet under sections  120B, 419 and 420  of the  Indian Penal Code and under Sections  13(2)  read   with Section 13(1) (d) P. C. Act and cognizance has been  and  the case has been  committed to the Court of learned S.D.J.M for trial and disposal of the case. It is   further submitted that during course of investigation, C.B.I has failed to collect  evidence   against   the   petitioners   that   who   impersonated   the   petitioners.   It   is  further submitted that during investigation   the petitioners co­operated in the  investigation   and   whenever   the   Investigating   Officer   asked   to   appear   the  petitioners, they appeared before the I.O and they were never arrested by the  Investigating   Officer.   It   is   further   submitted   that   investigation   in   this   case   is  complete and final form has been submitted and cognizance has been taken and  Trial  will  take  some  time.   It is further  submitted that petitioners have been  dismissed from the service. Considering all these facts, the petitioners deserve  privilege of anticipatory bail. Investigation established that  petitioner Dinesh Das had not appeared in  the written test held on 05.08.2012 at St. Annes' School, Ranchi for the post of  Operator­cum­Technician  in BSL. As per the requirement the signature made in  the attendance  sheet on  date of written examination  by the    candidates, the  signature of this petitioner did not match with the specimen with his specimen  signature  as  well  as admitted signature  made  in the  attendance  sheet of the  interview proving that he had not appeared in the written examination for the  said post. Further investigation has revealed that other person impersonating  him appeared in written examination in his place and for that he had paid illegal  gratification to Shri Santosh Kr. Das, who managed the other persons for him.  Thus,   he   conspired   with   co­accused     Santosh   Kumar   Das   dishonestly   and  fraudulently, he allowed impersonation by someone else and thereby cheated  the BSL for his selection as OCTT in BSL, Bokaro. Investigation established that   petitioner­Manik Das had not appeared in  the written test held on 05.08.2012 at Loyala Convent School, Ranchi for the  post of Operator­cum­Technician  in BSL. As per the requirement the signature  made in the attendance sheet on date of written examination by the  candidates,  the   signature   of   this   petitioner   did   not   match   with   the   specimen   with   his  specimen signature as well as admitted signature made in the attendance sheet  of the interview proving that he had not appeared in the written examination for  the said post. Further investigation has revealed that other person impersonating  him appeared in written examination in his place and for that he had paid illegal  gratification to Shri Santosh Kr. Das, who managed the other persons for him.  Thus,   he   conspired   with   co­accused     Santosh   Kumar   Das   dishonestly   and  fraudulently, he allowed impersonation by someone else and thereby cheated  the BSL for his selection as OCTT in BSL, Bokaro. Having heard the learned counsel for the parties and after going through  the records, final form, material collected by the C.B.I against the petitioners  and also the fact that final form has been submitted in this case, cognizance has  already   been   taken,   trial   will   take   some   time,   during   investigation   these  petitioners co­operated in the investigation and they were never arrested by the  I.O at that point of time, petitioners namely,  Dinesh Das and  Manik Das have  been   dismissed   from   service,   I   am   inclined   to   admit   the   petitioners   on  anticipatory   bail.   Accordingly,   they   above   named   petitioners   are   directed   to  surrender in the Court below within two weeks from the date of this order and  in the event of their arrest or surrender the Court below shall enlarge the above  named   petitioners   on   bail   on   furnishing   bail   bond   of   Rs.   15,000/­   (Rupees  fifteen   thousand)each,   with   two   sureties   of   the   like   amount   each   to   the  satisfaction  learned Sub­divisional Judicial Magistrate, Dhanbad  in connection  with  R.C. Case No. 06(A) of 2015­D, subject to conditions as laid down under  Section 438(2) of the Cr.P.C and also subject to further condition that one of the  bailers shall  be  local  resident  of  Dhanbad  district,  solvent  person. Petitioners  shall fully cooperate with the CBI and also appear physically before the court  below as and when directed. If they want exemption from appearance, they will  inform   the   CBI   in   advance   and   after   taking   necessary   permission   from   Trial  Court, they may be exempted from personal appearance. The petitioners shall  not try to influence the prosecution witnesses during trial. Let a copy of this order be handed over to the learned standing counsel for  the C.B.I.                            (Anant Bijay Singh, J.) Satyarthi/­


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //