ASLAM NEAM SHAIKH Vs. STATE OF GUJARAT
LAWS(GJH)-2008-2-59
HIGH COURT OF GUJARAT
Decided on February 12,2008

ASLAM NEAM SHAIKH Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) HEARD Mr. Sikander Saiyed for the petitioner and learned A. G. P. Mr. Apurva A. Dave for the respondents.
(2.) BY way of the the present petition, the petitioner-detenu has challenged the legality and validity of the order of detention dated 3-7-2007 passed by the Police Commissioner, Surat City,in exercise of powers under the provisions of the Gujarat Prevention of Anti-Social Activities Act, 1985 ( for short "the Act" ).
(3.) THE petitioner-detenu is branded as a " bootlegger" within the meaning of Sec. 2 (b) of the Act as he was found involved in offences under the Bombay Prohibition Act by engaging in the transportation and illegal sale and distribution of prohibited beer bottles. While passing the order of detention the detaining authority has mainly considered the fact of registration of a single offence punishable under Sections 66 (1)B, 65ae, 81 and 116 of the Bombay Prohibition Act registered as CR no. III 638 of 2007 and the statement of the accused in the prohibition case.;


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