Skip to content


Dheeraj Kumar Alias Dhiraj Kumar Vs. The State of Jharkhand Through Cbi Eow Ranchi - Court Judgment

LegalCrystal Citation
CourtJharkhand High Court
Decided On
AppellantDheeraj Kumar Alias Dhiraj Kumar
RespondentThe State of Jharkhand Through Cbi Eow Ranchi
Excerpt:
.....100 marks each. merit list was to be prepared on the basis of marks obtained in both   subjects.   after   completion   of   the   examination   on   15.04.2007,   merit   list   of   235  candidates   were   prepared   and   recommended   for   appointment.   jpsc   could   make  available only 301 omr answer sheets of successful candidates. scrutiny of merit list  2 prepared by jpsc reveals the cut off marks for general , obc, st, sc categories were  162, 161, 144 and 149 respectively. answer keys of objective type questions could not  .....
Judgment:

1 IN THE HIGH COURT OF JHARKHAND AT RANCHI                A.B. A. No. 2110 of 2016    Dheeraj Kumar @ Dhiraj Kumar …… Petitioner  Versus  The State of Jharkhand  through (C.B.I EOW, Ranchi)…… Opposite Party ­­­­­­­­­ CORAM:  HON'BLE MR. JUSTICE ANANT BIJAY SINGH ­­­­­­­­­ For the Petitioner: Mr. Abhay Kr. Singh, Sr. Advocate         Mr. Kripa Shankar Nanda, Advocate For the C.B.I    : Mr. Kailash Prasad Deo, Advocate  09/Dated: 21/11/2016    Heard learned counsel for the parties. The petitioner is apprehending their arrest in connection with R.C. 06(A)/2013­ AHD­R,  for the offence registered under Sections 120B, 420, 468, 471 of the  Indian  Penal Code and under Sections  13(2)  read with Section 13(1) (d) P. C. Act. The   prosecution   case   of   prosecution   as   unfolded   in   the   written   report   dated  09.08.2013  of   Rajiv  Ranjan,  Superintendent  of  Police, C.B.I,  EOW,  Ranchi  alleging  inter alia that   the Hon'ble High Court of Jharkhand at Ranchi vide its order dated  14.06.2012 arising out of W.P. (PIL) No. 3594 of 2011 with analogous  cases  directed  the   C.B.I   to   take   up   the   enquiry   of   Vigilance   P.S.   Case   No.   PE­36/2010   dated  24.09.2010, hence the Vigilance P.S. Case  PE.36/2010 was registered as PE 1(A) 2012­ AHD­R.  It has been alleged that  the appointment were made by Chairman and Members  of Jharkhand Public Service Commission of their near and dear one and relatives on  the post of Primary Trained Teachers, Residential School Teachers and other posts by  abusing their official position and thereby causing damage to other bright candidates.  It is further alleged that  on the requisition of the then Secretary, Welfare Deptt. Govt.  of   Jharkhand,   JPSC   advertised   235   posts     of     Residential   School   Teacher   vide  advertisement/notification No. 14/2006 dated 04.12.2006. Examination for Residential  School Teachers was objective type consisting of General Hindi and General Studies of  100 marks each. Merit list was to be prepared on the basis of marks obtained in both   subjects.   After   completion   of   the   examination   on   15.04.2007,   merit   list   of   235  candidates   were   prepared   and   recommended   for   appointment.   JPSC   could   make  available only 301 OMR answer sheets of successful candidates. Scrutiny of merit list  2 prepared by JPSC reveals the cut off marks for General , OBC, ST, SC categories were  162, 161, 144 and 149 respectively. Answer keys of objective type questions could not   be made available by the JPSC. Scrutiny of 301 OMR sheets reveals that 13 candidates  had attempted less number of questions, but were awarded more marks in the merit  list. The merit list chart reveals that  all the 13 candidates were not qualifying in any   way on the basis of their respective answer sheets OMR sheets. They have only been   selected on the basis of inflated marks allotted to them, in the merit list without any   valid reason. These shows criminal conspiracy and criminal misconduct on the part of   J.P.S.C   officials,   Sri   Dhiraj   Kumar   (petitioner)   of   M/s   NCCF,   Ranchi   and   successful  candidates. It is further alleged that Dr. Dilip Kumar Prasad, the then Chairman, JPSC, Dr.  Gopal Prasad Singh, Senior Member, JPSC, Dr. Shanti Devi, Dr. Radha Govind Singh  'Nagesh' the then members JPSC have approved the result of above examination on  01.11.2007.   Smt.   Alice   Usha   Rani   Singh,   the   then   Secretary­cum   Examination  Controller, JPSC has processed and put up the above result for approval of board. Sri  Dhiraj Kumar of NCCF, Ranchi was responsible for scanning of OMR answer sheets  and  preparation of merit   list related to this selection of Residential School Teachers. The  act and omission prima facie discloses a cognizable offence on the part of responsible  JPSC officers, private out sourcing company who processed and prepared the above  result and all the above 13 successful candidates who were ultimate beneficiaries in the  Residential School Teacher Exam, 2007­08. On the basis of those allegations the instant  cases has been instituted. It appears that after completion of investigation, C.B.I has submitted final form  no. 14/14 dated 24.11.2014. Close scrutiny of the final form reveals that J.P.S.C as  approved   by   the   Chairman,   Shri   Dilip   Kumar   Prasad   over   the   Pre­Examination  processing work and Post Examination processing work to M/s NCCF, Ranchi without  taking approval from the  Commission. M/s NCCF further sub­let the work to one Shri   Dheeraj   Kumar   (petitioner)   of   M/s   Global   Informatics,   Ranchi.   As   per   the   J.P.S.C  Commission   Rules   of   Procedure,   2002,   the     work   relating   to   pre­examination  processing and post examination processing was to be carried out by the JPSC officers  3 not   below   the   rank   of   Dy.   Secretary   but   the   same   was   out   sources   by   the   then   Chairman, Shri Dilip Kumar Prasad to M/s NCCF. Accordingly, Shri Dheeraj Kumar, M/s  NCCF's (petitioner) representative started the processing work of this examination at  the premises of JPSC in the allotted room called Computer section in the premises of  JPSC, Ranchi.  Investigation further reveals that the evaluation/scanning of the OMR   answer  booklets were done by Shri Dheeraj Kumar in the presence of Smt. Alice Usha Rani  Singh,   the   then   Secretary­cum­Examination   Controller,   JPSC,   Ranchi   on   scanner  machine provided by JPSC. The marks list/tabulation/merit list etc was prepared by  Shri Dheeraj Kumar, (petitioner) representative of M/s NCCF, Ranchi under the overall  control of Smt. Alice Usha Rani Singh, Examination Controller. The cut off marks for  the selection of the candidates of unreserved, OBC, SC and ST categories was fixed at   162, 149 and 144 marks respectively by the JPSC. Mark lists and Merit lists in vacancy   and roaster wise prepared and submitted by Shri Dheeraj Kuamr (petitioner) were put  up in the file on 06.10.2007 by Shri Sanjit Samrendra Lakra, Section Officer to Smt.  Alice   Usha   Rani   Singh,   Mark   List   of   6495   candidates   consisting   in   123   pages   was  signed on each page by Shri Dheeraj Kumar (petitioner) were photo copies and the  merit list in original has  the signature of Smt Alice Usha Rani Singh. She marked the   file to Shri Dilip  Kumar Prasad, Chairman on 06.10.2007, who marked the file to the  Senior   Member,   Shri   Gopal   Prasad   Singh   and   Smt.   Shanti   Devi,   Member   on  06.10.2007. It further reveals that on 06.10.2007, Shri Gopal Prasad Singh, member instead  of scrutinizing the merit list as per the provisions of JPSC Rules, 2002 asked for trivial  clarifications from Examination Controller Smt. Alice Usha Rani Singh. The result of  the examination was issued vide letter bearing no. 1179 dated 01.11.2007 by Smt.  Alice Usha Rani Singh, Secretary­cum­Examination Controller addressed to Secretary,  Department of Welfare, Govt. of Jharkhand recommending for the appointment of 235  candidates for Residential School teacher.  The scrutiny  of  the  furnished   OMR   Answer  Booklets,  a  total  of   following   15  candidates have been found to have attempted far less number of questions than the  4 marks awarded to them   in respective papers. Each question was for one mark only.  Even if all the marked/attempted questions are taken to be correct, these candidates  are awarded for excess numbers and had not even marked them, although there were  no negative  marks in the examination. These fifteen candidates had been selected  by  inflating their marks in the marks sheet. Shree Dheeraj Kumar, representative of M/s NCCF (petitioner) was responsible  for evaluation/scanning of these OMR Answer booklets for post examination processing  and for preparation of the merit list under immediate and overall supervision of Smt.  Alice Usha Rani Singh, the Examination Controller. The Members and Chairman are  also responsible for intentionally not conducting proper scrutiny of such OMR Answer  booklets,   although   these   ineligible   candidates   figures   in   the   list       of   successful  candidates. Hence, the responsible for  selecting these undeserving candidates lies with  all   these   JPSC   officials   and   Shri   Dheeraj   Kumar.   It   is   further     submitted   that     the  allegation with regard to not producing entire OMR sheets of the successful candidates  to the investigating office is not the duty of the petitioner rather it was the duty of the  commission and its staff because after preparation of final merit list and the entire raw  data   and   OMR   sheets   has   been   handed   over   to   the   commission   as   per   service  agreement entered between the petitioner and M/s NCCF and JPSC with M/s NCCF. Investigation further reveals that   Shree Dheeraj Kumar (petitioner) had done  pre and post processing examination work of this examination on behalf of M/s NCCF,  Ranchi. That he had scanned all the OMR answer booklets and prerpared the merit list   in   ascending   order   of   Roll   No,   which   is   consisting   of   the   inflated   marks   of   15  candidates, who were declared successful. That he intentionally assisted examination  controller   in   preparation   of   the   wrong   merit   list   and   selection   of   undeserving  candidates.  Learned counsel for the petitioner has submitted that the petitioner  is innocent  and he has been falsely implicated in this case. It is further submitted that work for pre­ examination   and   post   examination   process   was   allotted   to   M/s   NCCF   by   the   JPSC  through   an   agreement   dated   22.12.2004,   but   surprisingly   neither   NCCF   nor   its  authorities   who   signed   the   agreement   was   made   an   accused   in   this   case   nor   their  5 complicities crept­up during course of investigation. It is further submitted that being  owner   of   Global   Informatics,   Piska   More,   Ratu   Road,   Ranchi   being   date   operator  entered   into   an   agreement   with   M/sf   NCCF   for   doing   the   work   of   pre   and   post  examination processing. The petitioner did not enter into any contract or agreement  with J.P.S.C of whose credibility is under cloud by way of the present prosecution. As  per   the   F.I.R   and     Charge­sheet,   the   petitioner   was     involved   in   scanning   of   OMR  answer   booklets.   The   same   has   been   done   by   him   in   presence   of   the   Examination  Controller and no ill motive has been alleged against him.  The work of evaluation was   not assigned to M/s NCCF because the work of evaluation is done by the JPSC because  as per the rules of JPSC 2002 a moderation board has to be constituted to evaluate the  OMR answer sheet. The job of the petitioner was only to the extent that he will enter  the   date   entry   of   marks   given   by   the   evaluator   to   the   candidates.   Even   in   the  agreement entered by the JPSC and NCCF evaluation work was not allotted to M/s  NCCF   and   in   this   regard   the   agreement   dated   22.12.2004     has   been   annexed   as  annexure 3 to this application.   Further it has been submitted that as per allegation  levelled in the F.I.R. The petitioner has prepared the marks list, tabulation and merit  list.   During   investigation   it   transpire   that   the   merit   list   was   handed   over     to   the   Examination Controller along with raw data who intern sent it before the Chairman  and other members of the commission where after making microscopic scrutiny the  merit list was returned for its publication finally. At the time of scrutiny the petitioner  was not present nor he was responsible in manner in decision making process of JPSC.   It is further submitted that as per allegation in the investigation report, it   has been   alleged that 15 candidates have been appointed as residential school teachers on the  basis of inflated marks, the allotment of marks was not the duty of the petitioner rather  it was incumbent upon the evaluator of  the OMR sheets to put marks on their answers.  The petitioner has entered only those marks on the raw data which has been given to  him by the commission. It is further submitted that the allegation with regard to not  producing entire OMR sheets of the successful candidates to the investigating officer is  not the duty of the petitioner rather it was the duty of the commission and its staff   because after preparation of final merit list the entire raw date and OMR sheets has   6 been handed over to the commission as per service agreement entered between the  petitioner and M/s NCCF and JPSC with M/s NCCF.  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  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 and his statement has been recorded. It is further submitted   that   investigation   in   this   case   is   complete   and   final   form   has   been   submitted   and  cognizance   has   been   taken   24.11.2014   against   the   accused   persons   including   this  petitioner   and   summons   were   issued   to   them   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 filed counter affidavit. Referring to various paras of the counter  affidavit learned counsel for the C.B.I has submitted that  JP.SC vide its advertisement  No. 14/06 dated 02.12.2006 requisitioned application for recruitment of 235   Matric  Scale Teachers for the Residential Schools in Jharkhand State. The examination took  place   on   15.04.2007.     The   J.PS.C   handed   over   the   pre­examination   and   post  examination processing work to M/s NCCF, Ranchi on approval by the Chairman, Shri  Dilip Kumar Prasad without taking approval from the Commission although the same  was required as per JPSC Rules, 2002.  M/s NCCF further sub­let the work to one Shri  Dheeraj Kumar (petitioner) of M/s Global Informatics, Rancii.  Shri Dilip Kumar Prasad  Chairman had arbitrarily and dishonestly appointed Shri Dheeraj Kumar, representative  of  M/s  NCCF  for pre and  Post  Examination Processing  work without  assigning   any  reason and without consulting the Commission. Accordingly, the petitioner started the  processing   work   of   this   examination   in   the   premises   of   JPSC,   Ranchi.     The  evaluation/scanning of the OMR answer booklets were done by Sri Dheeraj Kumar in  the   presence   of   Smt.   Alice   Usha   Rani   Singh,   the   then   Secretary­cum­examination  Controlloer,   JPSC   Ranchi   on   a   scanner   machine   provided   by   JPSC.   The   marks  list/tabulatin/merit list etc. The mark list and merit lists in vacancy was roster wise  prepared and submitted by the petitioner. The list was consisting of the names of 6495  7 candidates in 123 pages, each page have been signed by the petitioner. The list was put  up by the Examination Controller to the Chairman, who further marked it to Sri Gopal  Prasad Singh and Smt Shanti Devi , who did not conduct the scrutiny work as per the  provisions   of   JPSC   Rules,   2002,   a   proceeding   dated   01.11.2007   was   issued   by   the  commission approving the result prepared by Secretary­cum­examination Controller on  the basis of the marks sheet prepared by Sri Dheeraj Kumar (petitioner.  The scrutiny of  the furnished OMR Answre Booklets revealed that a total of 15 candidates viz, Shri  Jitendra Kumar Singhdeo, Shri Sikander Manjhi, Shri Santoshji, Ms. Durgawati Kumar,  Shri   Sajad   Ansari,   Shri   Rajiv   Ranjan,   Ms.   Promila   Dadel,   Ms.   Jiswanti   Demta,   Ms.  Poonam Tigga, Ms. Shushma Paul Purty, Ms. Nelan Horo Barla, Ms. Pratima Ekka, Ms.  Surlen Kachaap, Shri Jamil Akhtar Ansari and smt. Elizabeth Khalkho have attempted  far less number of question, than the marks awarded to them in their respectiveness  papers.   Eve     if   all   the   marked   /attempted   question   are   taken   to   be   correct,   these  candidates are awarded marks in excess and they cannot be selected. These candidates  had   dishonestly   left   blank   majority   of   questions     and   had   not   even   marked   them  although   no   negative   makrs   was   awarded   in   the   examination.   Thus   these   fifteen  candidates had been selected by JPSC in criminal conspiracy with them and Sri Dheeraj  Kumar   (petitioner).     The   petitioner   had   evaluated/scanned   these   OMR   Answer  Booklets and prepared the faulty merit list under immediate and overall supervision of  Smt.   Alic   Usha   Rani   Singh,   the   Examination   Controller.   The   members   of   the  Commission furtherance of criminal conspiracy did not conduct scrutiny of such OMR  Answer Booklets. Thus the petitioner­Sri Dheeraj Kumar dishonestly prepared faulty  mark list  and  assisted Examination Controller in preparation of the wrong merit list  leading to the selection of undeserving candidates. A supplementary counter­affidavit  has also been filed on behalf of the C.B.I bringing on record the table  which showed   the   inflation  of   marks   in   the   mark­sheet   of   the  aforesaid   fifteen   candidates.       It  is  further submitted that anticipatory bail application of  accused Krishna Kant Singh vide  A.B.A. No. 4196 of 2015 passed in  connection with R.C 5S/2014­R  has been rejected  by this Court and the said order has been affirmed up by the  Hon'ble Supreme Court  and   subsequently   said   person   has   been   granted   bail   vide   order   dated   06.09.2015,  8 passed in B.A. No. 6529 of 2016, so considering all these facts, the petitioner does not  deserve privilege of anticipatory bail. It   appears   that   on   16.09.2016   two   questions   were   formulated   by   this  Court; (i) whether the point of parity, either grant of bail or rejection of a co­accused, is  binding upon the Court?. (ii) Whether in earlier bail applications of other co­accused,  arising   of   the   same   FIR,   when   certain   law   points     were   not   cited   or   argued   and   anticipatory   bail   was   rejected,   other   petitioners   in   subsequent   bail   applications   are  stopped from raising those questions of law?           In reply to the question no. 1 the learned counsel for the petitioner relied on a  judgment  of the Hon'ble Allahabad High Court in  “Shobha Ram Vs. State of U.P.”  reported in 1992 CRI. L. J. 1371; “There could be no parity in rejection of bail application the reason is that   when the bail application of one co­accused is rejected on merits, the other   co­accused who is not a  parity to that bail application, had no opportunity   to make his submissions before the Court. It is only when he can make his   assertions, which are to be heard and decided on merits by High Court. So,   it cannot be said that his bail application would be liable to be rejected   merely because the bail application of other co­accused had been rejected   earlier”.   has submitted that   there is no parity in allowing or rejecting the bail application of  other co­accused so the rejection of bail application of some of the accused cannot be a  ground of rejection of this petitioner. So   far  as   question   no.   ii   is   concerned   learned   counsel  for  the   petitioner   has  submitted  that the  judgment  relied on by the counsel  for the C.B.I  has no  binding   precedent. Learned   counsel   for   the   petitioner   relying   on   the   judgment   of   the   Hon'ble  Supreme Court in “Arasmeta Captive Power Company Private Limited and Another  Vs. Lafarge India Private Limited” reported in (2013) 15 SCC 414; 32.  In Ambica Quarry Works v. State of Gujarat and  others, it has   been   stated   that   the   ratio   of   any  decision   must   be   understood   in   the   background of  the facts of that case.  Relying on Quinn v.  Leathem it has   been held that the case is only an authority for what it actually decides, and   9 not what logically follows from it. 33. Lord Halsbury in  Quinn has ruled thus: ­ “...there are two observations of a general character which I wish to make,   and one is to repeat what I have very often said before, that every judgment   must be read as applicable to the particular facts proved, or assumed to be   proved, since the generality of the expressions  which may be found there   are   not   intended   to  be   expositions   of   the   whole   law,   but   governed  and   qualified by the particular facts of the case in which such expressions are to   be found. The other is that a case is only an authority for what it actually   decides. I entirely deny that it can be  quoted for a proposition that may   seem to  follow logically from it. Such a mode of reasoning assumes that the   law is necessarily a  logical code, whereas every lawyer must  acknowledge   that the law is not always logical at all.” 34. In Krishena Kumar v. Union of India and others,  the Constitution Bench, while dealing with the   concept  of  ratio  decidendi,   has  referred  to  Caledonian   Railway   Co.   v.   Walker’s Trustees and Quinn (supra) and the observations made by Sir  Frederick Pollock and thereafter proceeded to state as follows: ­ “The ratio decidendi is the underlying principle, namely, the general reasons   or   the   general  grounds   upon   which   the  decision   is   based   on  the  test  or   abstract from the specific peculiarities of the particular case which gives  rise to the decision. The ratio decidendi has to be ascertained by an analysis   of the facts of the case and the process of reasoning involving the  major   premise consisting of a pre­existing rule  of law, either statutory or judge­ made,   and   a  minor   premise   consisting   of   the   material   facts   of  the   case   under immediate consideration. If it is  not clear, it is not the duty of the   court to spell it out with difficulty in order to be bound by it. In  the words of Halsbury  “The concrete decision alone is binding   between   the   parties   to   it   but   it   is   the  abstract   ratio   decidendi,   as   ascertained on  a consideration of the judgment in relation  to the subject   matter of the decision, which alone has the force of law and which when it   is clear it is not part of a tribunal’s duty to spell out with difficulty a ratio  decidendi in order to bound by it, and it is always dangerous to take one or   two observations out of a long judgment and treat them as if they gave the   ratio decidendi of the case. If more reasons than one are given by a tribunal   for its judgment, all are taken as forming the ratio decidendi.” has submitted that  order is not binding precedence and further relied on a judgment of 10  the Hon'ble Supreme Court in the case of “Siddharam Satlingappa Mhetre Vs. State  of Maharashtra & Others” reported in (2011) 1 SCC 694; “In   cases   where   court   is   of   considered   view   that     accused   has   joined   investigation and he is fully cooperating with the investigating agency and   is not likely to abscond, in that event, custodial interrogation should be   avoided and anticipatory bail should be granted, which after hearing Public   Prosecutor, should ordinarily be continued till end of trial.” has   submitted   that     during   course   of   the   trial   the   petitioner   co­operated   the  investigating officer. The petitioner was not arrested. Final form has been submitted in  this   case,   cognizance   has   been   taken   and   investigation   is   complete     there   is   no  likelihood of this petitioner to abscond and at this stage custodial interrogation is not  required, the petitioner may be granted  anticipatory bail. 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   petitioner,  judgment  relied on by the counsel for the petitioner, order relied on by the counsel for the C.B.I   passed in A.B.A. No.4196 of 2015 which has been dismissed in which   the aforesaid  two questions were not formulated by the co­ordinate Bench, so order is not binding  precedence, final form reveals that the petitioner is a co­conspirator of the occurrence,  and   also   considering   the   fact   that   final   form   has   been   submitted   in   this   case,  cognizance has already been taken, trial will take some time, during investigation the  petitioner co­operated in the investigation and he was never arrested by the I.O at that  point of time, there is no likelihood of this petitioner to be abscond during trial, at this   stage custodial interrogation is not required, I am inclined to grant anticipatory bail to   the petitioner. Accordingly, the above named petitioner is directed  to surrender in the   Court below within three weeks from the date of this order and in the event of his   arrest or surrender the Court below shall enlarge the above named petitioner on bail  on furnishing bail bond of Rs. 15,000/­ (Rupees fifteen thousand), with two sureties of  the like amount each to the satisfaction of Sri B.K. Tiwary, the learned Special Judge,  C.B.I at Ranchi in connection with  R.C. 06(A)/2013­AHD­R, subject to conditions as  laid down under Section 438(2) of the Cr.P.C and also subject to condition that one of  11 the bailors shall be government servant. Petitioner shall deposit his pass passport (if  any) before the Trial Court.  If the petitioner wants exemption from appearance, he will  inform the CBI in advance and after taking necessary permission from Trial Court, he  may be exempted from personal appearance. The petitioner shall not try to influence  the prosecution witnesses during trial. The petitioner shall fully cooperate with the CBI  and also appear physically before the trial court  as and when directed, failing which it   is open to the Trial Court to cancel bail bond of the petitioner. Let a copy of this order be sent to the trial court and 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 //