BANSIL MUTEI SHIBLAQ Vs. UOI
LAWS(DLH)-2007-4-47
HIGH COURT OF DELHI
Decided on April 17,2007

BANSIL MUTEI SHIBLAQ Appellant
VERSUS
UOI Respondents

JUDGEMENT

S.Ravindra Bhat, J. - (1.) The petitioner invokes the revisional jurisdiction of this court, under Section 397 of the Code of Criminal Procedure (hereafter "the Code"). He is aggrieved by the order of the Additional Chief Metropolitan Magistrate (ACMM) dated 21-3-2007, rejecting his application for discharge under Section 34-B (2) of the Extradition Act, 1962 (hereafter "the Act").
(2.) The facts necessary to decide the petition are that the petitioner, a UK national, professes to have an unblemished record. He was detained pursuant to a "Red Corner Notice" issued by the Interpol, on account of a request by the Government of the UAE. He claims to have visited India, with one Peter Simon, chairman of M/s Monsoon Ltd, UK, a well known international fashion brand, in connection with some charity work. Upon his landing at the Indira Gandhi International Airport, he was detained, on the the basis of a "Look Out circular" (LOC) issued by the Foreigners Regional Registration Office, issued pursuant to the red corner notice. The detention took place on 7-1-2007.
(3.) After his detention, the petitioner caused a legal notice to be issued to the Ministry of External Affairs, of the Government of India, detailing the various circumstances that led to the red corner notice. Apparently he had acted as investment adviser to a financial company, under the direct control of the Department of Private Affairs of Abu Dhabi. Certain allegations of fraud were levelled in relation to those dealings; these led to claims being preferred before the courts in UK. The charges of fraud were not pressed; initially, the petitioner was held liable to pay some amounts. He carried the matter in appeal in the U.K. Courts, and his counter claim/appeals were allowed. As a consequence, the financial arm of Abu Dhabi, which had preferred the claim, was adjudged liable. In the meanwhile, the Government of UAE apparently held criminal proceedings in absentia, and secured a judgment declaring him guilty. Consequently, a red corner notice was issued. The petitioner was detained in South Africa, and Canada, and on both occasions, the local authorities, after considering all the facts, released him.;


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