MUSTUFA Vs. STATE OF GUJARAT
LAWS(GJH)-2020-6-97
HIGH COURT OF GUJARAT
Decided on June 17,2020

Mustufa Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) Rule. Learned A.G.P. waives service of Rule for the respondent - Jail Authority.
(2.) Heard learned advocates appearing for the respective parties.
(3.) The present petition is directed against order of detention dated 04.02.2020 passed by the respondent - detaining authority in exercise of powers conferred under section 3(2) of the Gujarat Prevention of Anti Social Activities Act, 1985 (for short "the Act") by detaining the petitioner - detenue as defined under section 2(c) of the Act.;


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