THENMOZHI Vs. ADDITIONAL CHIEF SECRETARY TO GOVERNMENT HOME, PROHIBITION AND EXCISE DEPARTMENT, CHENNAI
LAWS(MAD)-2020-10-196
HIGH COURT OF MADRAS
Decided on October 05,2020

THENMOZHI Appellant
VERSUS
Additional Chief Secretary To Government Home, Prohibition And Excise Department, Chennai Respondents

JUDGEMENT

M.M.Sundresh, J. - (1.) The petitioner is the wife of the detenu, Suresh @ Kottai Sappi Suresh, son of Ramesh, male, aged about 23 years. The detenu has been detained by the second respondent by his order in BCDFGISSSV No.157/2020, dated 29.02.2020 holding him to be a "Goonda", as contemplated under Section 2(f) of Tamil Nadu Act 14 of 1982. The said order is under challenge in this Habeas Corpus Petition.
(2.) We have heard the learned counsel appearing for the petitioner and the learned Additional Public Prosecutor appearing for the respondents. We have also perused the records produced by the Detaining Authority.
(3.) Though several grounds have been raised in the Habeas Corpus Petition, the learned counsel appearing for the petitioner would mainly focus his argument on the ground that there is gross violation of procedural safeguards, which would vitiate the detention. The learned counsel, by placing authorities, submitted that the representation made by the petitioner was not considered on time and there was an inordinate and unexplained delay.;


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