Case Details of File Number: 1661/22/30/2014-PCD

Diary Number172972
Name of the ComplainantSUPERINTENDENT OF POLICE
AddressRAMANATHAPURAM,
RAMANATHAPURAM , TAMIL NADU
Name of the VictimSYED MOHAMMAD
AddressNOT AVAILABLE,
RAMANATHAPURAM , TAMIL NADU
Place of IncidentSP PATTINAM, POLICE STATION
RAMANATHAPURAM , TAMIL NADU
Date of Incident10/14/2014
Direction issued by the CommissionThis case pertains to an intimation dated 15.10.2014 received from SP, Ramanathapuram, Tamil Nadu about the custodial death of one accused Syed Mohd. S/o Katturwa aged 24 years on 14.10.2014 who was lodged in the custody of Pattinam PS, Distt. Ramanathapuram, Tamil Nadu. He was arrested/taken into custody on 14.10.2014 at 1600 hrs by police in connection with Case Crime No. 90/2014 by SP Pattinam PS, Distt. Ramanathapuram. On searching him a knife was recovered and it was kept on the table. During interrogation the accused, Syed Mohd., attacked Kalidoss SI with the knife on the table which resulted in injuries to the SI. The SI shot three bullets at Syed Mohd from his revolver in self defence and the accused died on the spot. In this connection, a case was registered vide 91/14 u/s 176 Cr. PC at SP Pattinam PS. On the complaint of SI Kalidoss a Case Crime No. 92/14 u/s 307 IPC at SP Pattinam PS and on further investigation, SI Kalidoss was suspended. Two more cases on the same issue were registered and those cases are linked with the case under consideration. Taking cognizance, the Commission obtained requisite reports from the concerned authorities and has gone through the records in its entirety. It was found from the CB/CID enquiry report of ADG Police CB/CID, Chennai and magisterial enquiry that SI Kalidas had not killed the deceased in self-defence, but, murdered him in the custody of the police. Therefore, the State Government had given Rs.5.00 lakhs to the family of the deceased. Accordingly a cheque of Rs. 5.00 lakhs was handed over to the mother of the deceased. The District Collector, Ramanathapuram vide his letter dated 23.6.2017 has furnished the proof of payment also. Since the next of kin of the deceased has been adequately compensated by the State Government, the Commission is not inclined to pursue this case any further. Hence, the case is closed. Along with the main file, the linked files are also closed. The complainants may be informed accordingly.
Action TakenConcluded and No Further Action Required (Dated 12/14/2017 )
Status on 9/25/2018The Case is Closed.
Status of the Complaint filed at the National Human Rights Commission.