BIRU MAHATO Vs. DISTRICT MAGISTRATE DHANBAD
LAWS(SC)-1982-10-8
SUPREME COURT OF INDIA (FROM: PATNA)
Decided on October 15,1982

BIRU MAHATO Appellant
VERSUS
DISTRICT MAGISTRATE,DHANBAD Respondents

JUDGEMENT

D. A. Desai, J. - (1.) By our order dated Oct. 8, 1982, the order of detention dated Feb. 5, 1982, made by the District Magistrate, Dhanbad, against detenu Biru Mahato was quashed and set aside by us further stating that the reasons would follow. Here are the reasons.
(2.) Detenu Biru Mahato was arrested on Jan. 13, 1982, on the allegation that he was involved in two incidents which occurred, first at 5. p. m. and the second at 5.30 p. m. on Jan. 12, 1982. In the first occurrence detenu and his associates appear to have committed offences under Ss. 341, 323 and 506 read with Sec. 34 of the Penal Code. F. I. R. led to registration of the offences at Bagmara Police Station numbered as 25 (1)/82. F. I. R. No. 24 (1)/82 has been registered at Bagmara Police Station for offences under Ss. 307 and 323, I. P. C. After his arrest the detenu was confined in prison. In respect of the first occurrence bail application of the detenu was accepted but in respect of the second occurrence the bail application was rejected by the learned District and Sessions Judge, Dhanbad on Feb. 12 1982. In the meantime the District Magistrate, Dhanbad, made an order on Feb. 5, 1982, in exercise of powers conferred by sub-sec. (2), read with sub-sec. (3) of S. 3 of the National Security Act, 1980 ('Act' for short), directing that the detenu be detained so as to prevent him from acting in any manner prejudicial to the maintenance of public order. On Fob. 10, 1982, grounds of detention were served on the detenu in jail where he was already detained. The grounds of detention referred to the two incidents which occurred on Jan. 12, 1982. The detenu made a representation on Feb. 15, 1982, which was rejected by the State Government on Feb. 16, 1982. Case of the detenu was referred to the Advisory Board and after receipt of its report the State Government confirmed the order of detention.
(3.) Detenu preferred a petition for a writ of habeas corpus in the High Court at Patna which was dismissed in limine by a Division Bench of the High Court. Detenu has filed this writ petition under Art. 32 as also appeal by special leave under Art. 136. Both the appeal and writ petition are being disposed of by this common judgment.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.