CHAMPION R. SANGMA Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2013-5-2
HIGH COURT OF MEGHALAYA
Decided on May 22,2013

CHAMPION R. SANGMA Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

- (1.) Heard Mr. S Dey, learned counsel for the petitioner/detenue and Mr. S Sen Gupta, learned counsel for the respondents No.1-3.
(2.) By this writ petition, petitioner/detenue is assailing the detention order dated 30.01.2013 passed by the District Magistrate, West Garo Hills, Tura under Section 3 (1) of the Meghalaya Preventive Detention Act, 1995 (for short "the Act of 1995").
(3.) Two main grounds for assailing the impugned detention order are:- (i) The impugned detention order dated 30.01.2013 passed under Section 3(1) of the Act of 1995 was not approved by the State Government under Section 3(3) of the Act of 1995 within the stipulated period or as on today there is no approval order of the State Government (ii) The petitioner/detenue has not given an opportunity to file a representation against the order of the State Govt. said to have been passed for approving the detention order dated 30.01.2013.;


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