SANJAY RAMLAL SHAHU Vs. STATE OF MAHARASHTRA & ANOTHER
LAWS(BOM)-2016-2-249
HIGH COURT OF BOMBAY
Decided on February 01,2016

Sanjay Ramlal Shahu Appellant
VERSUS
STATE OF MAHARASHTRA AND ANOTHER Respondents

JUDGEMENT

- (1.) We have been considering this matter since quite some time. Shri S.N. Nandeshwar, learned counsel appearing for the petitioner fairly stated that he has been arguing first such matter and therefore, on each occasion, after some arguments, sought leave to add to grounds. Though learned Addl. P.P. opposed the same, considering the fact that the matter pertains to preventive detention and therefore, Writ Petition cannot be dismissed on such technical grounds, we have allowed the amendments to be carried out. Learned Addl. P.P. has also filed appropriate reply.
(2.) Considering the nature of controversy raised and with the consent of the parties, we have taken up the matter for final disposal. Rule is therefore issued and is made returnable forthwith.
(3.) Though the learned counsel for the petitioner has raised several contentions and effort has been made by the learned Addl. P.P. to rebut the same, in present situation, we do not find it necessary to refer to all his arguments or counter thereto. We are satisfied that the detaining authority namely the Police Commissioner at Nagpur who passed first order under Section 3[2] of the Maharashtra Prevention of Dangerous Activities of Slumlords, Bootleggers, Drug Offenders, Dangerous Persons and Video Pirates Act, 1981 which has been later on confirmed by the State Government did not reach a satisfaction on a vital issue relating to in-camera statements.;


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