Police can’t Interfere in Civil Case without Order from Competent Court

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November 08, 2018

Case name: Tirumala Siva Prasad vs The State of Andhra Pradesh

In the present case, the Petitioner and the Respondents were relatives and disputing on suit property over which the Petitioner claimed to have possession and title. The Respondent however objected Petitioner’s possession of suit property. The Petitioner on the other hand argued that Respondents had no right to enter the suit property and also made several representations to the Superintendent of Police and the Station House Officer.

The High Court of Hyderabad in view of the facts and circumstances of the case dismissed the Petition and stated it to be a misconceived one. With reference to police protection sought by the Petitioner in the case, the Court noted that the Superintendent of Police and the Station House Officer cannot provide police protection to the petitioner unless they get a police-aid protection order from the concerned court as per law. Thus, the Court held that the concerned Police officials in view of absence of any such orders or directions from any competent court to protect the possession of the petitioner could not interfere in a civil matter.

The entire case can be accessed here.