SHRINIVAS KISHOR SANGA Vs. COMMISSIONER OF POLICE AND ORS
LAWS(BOM)-2017-7-412
HIGH COURT OF BOMBAY
Decided on July 25,2017

Shrinivas Kishor Sanga Appellant
VERSUS
Commissioner Of Police And Ors Respondents

JUDGEMENT

V.K. Tahilramani, J. - (1.) Heard both sides.
(2.) The petitioner/detenue Shrinivas Kishor Sanga has preferred this petition questioning preventive detention order passed against him on 21.10.2016 by the respondent no.1, i.e., Commissioner of Police, Solapur. The said detention order has been passed in exercise of powers under Section 3(2) of the Maharashtra Prevention of Dangerous Activities of Slumlords, Bootleggers, Drug Offenders, Dangerous Persons, Video Pirates, Sand Smugglers and persons engaged in Black marketing of Essential Commodities Act, 1981 (hereinafter referred to as 'MPDA Act') as the detenue is dangerous person whose activities are prejudicial to the maintenance of public order. Perusal of the grounds of detention shows that detention order is based on one C.R., i.e., C.R.No.372 of 2016 of Jail Road Police Station, Solapur and two in-camera statements. The detention order along with grounds of detention and accompanying documents were served on detenue on 22.6.2016.
(3.) Though number of grounds have been raised in the petition by the learned counsel for the petitioner whereby the detention order has been assailed, as in our opinion, this petition can be allowed on the basis of ground (d), we need not advert to other grounds. In ground (d), it is stated that in paragraph 7 of the grounds of detention, the detaining authority has expressed its subjective satisfaction as under: "d. ..........."due to your double/triple recovery of monies some people were thinking about suicide and due to your act one person is dead".;


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