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S. Kannan v/s The Superintendent, CBI Bank Security & Fraud Cell, Bangalore & Others


Company & Directors' Information:- J. B. C. SECURITY PRIVATE LIMITED [Active] CIN = U74999MH2017PTC302126

Company & Directors' Information:- VERSUS SECURITY PRIVATE LIMITED [Strike Off] CIN = U74900DL2009PTC195274

Company & Directors' Information:- S O L SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2002PTC115968

Company & Directors' Information:- H S SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2004PTC127249

Company & Directors' Information:- M P S SECURITY PRIVATE LIMITED [Under Process of Striking Off] CIN = U74920DL2007PTC169952

Company & Directors' Information:- BANGALORE BANK LIMITED [Strike Off] CIN = U99999KA1900PLC000590

    Crl.O.P.No. 5164 of 2016

    Decided On, 14 September 2016

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M. VENUGOPAL

    For the Petitioner: S. Selvathirumurugan, Advocate. For the Respondents: K. Srinivasan, Special Public Prosecutor for CBI Cases.



Judgment Text

(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'In view of the stand taken by the respondent in their counter that at paragraph 3, this matter may be dismissed as withdrawn with liberty to approach the appropriate authority as per Circular dated 01.07.2014.'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 Recording the aforesaid fact and the endorsement so made, the Criminal Original Petition is dismissed as withdrawn, granting liberty to the Petitioner to approach the Competent/Appropriate Authority seeki

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ng redressal of his grievance in the manner known to Law and in accordance with Law.
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