THOUNAOJAM SHYAMKUMAR SINGH Vs. STATE OF NCT OF DELHI
LAWS(DLH)-2007-2-20
HIGH COURT OF DELHI
Decided on February 05,2007

THOUNAOJAM SHYAMKUMAR SINGH Appellant
VERSUS
STATE OF NCT OF DELHI Respondents

JUDGEMENT

S.Ravindra Bhat, J. - (1.) This order will dispose of the bail application of the accused who was arrested on 2.10.2006 along with two associates from IGI Airport while going to Nepal.
(2.) As per the prosecution case two associates of the applicant and other accused were active members of United National Liberation Front (UNLF), a banned militant outfit and from the possession of some of them, a pen drive and one Compact Disc (CD) were recovered. According to the IO the pen drive contained information about the developments relating to armed forces of India in North East area, including Manipur; it also contained information concerning arms, ammunition and explosives available with UNLF as well as a list of the members of the group. According to the IO, the militant outfit, UNLF has 2000 cadets approximately on its payroll, who are involved in anti-national activities.
(3.) The case against the present applicant is that he is an active member of KYKL a banned militant outfit of Manipur, and was working as a conduit between the two militant groups, KYKL and UNLF. According to the IO, the present applicant was organizing a meeting of UNLF members and KYKL members in Nepal; for that purpose he had travelled Nepal on 24.9.2006 for booking suitable accommodation for this meeting; he chose two hotels for that purpose. The further case against the applicant is that he returned to India and along with the two associates who are self styled colonels of the militant outfit UNLF. They were going to Nepal to organise a meeting and all three of them were travelling on air tickets paid through the same form of payment. It is also claimed that after 12 days of police remand the petitioner has been remanded to judicial custody.;


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