KARANAM JANAKI Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-2-10
HIGH COURT OF ANDHRA PRADESH
Decided on February 13,2019

Karanam Janaki Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

C.Praveen Kumar - (1.)Vide order daed 7-3-2018, the Collector & District Magistrate, East Godavari District, Kakinada ordered the detention of Karanam Srinivas @ Vasu, S/O Ramana, R/o Rajendranagar, Rajamahendravaram, East Godavari District, under Section 3[2] r/w 3 of A.P. Prevention of Dangerous Activities of Bootleggers, Dacoits, Drug Offenders, Goondas, Immoral Traffic offenders and Land Grabbers Act, 1986 [ Act 1 of 1986], on the ground that he is a potential criminal as seen from his criminal history and is acting in a manner prejudicial to the maintenance of public order. The said order came to be challenged by Karanam Janaki, who is the wife of the above said detenu now detained in Central Prison Rajamahendravaram, East Godavari District.
(2.)As seen from the record, the order of detention, which came to be passed on 7.3.2018, was approved by the Government under Section 10 of the Act. Thereafter, the case of detenu was reviewed by the Advisory Board on 13.04.2018 opining that there is sufficient cause for detention of the detenu. After considering the report of the Advisory Board, the Government in exercise of the powers conferred under sub-section [1] of Section 12 r/w Section 13 of the said Act, confirmed the order of detention passed by the Collector, directing the detention of detenu be continued for a period of 12 months from the date of his detention i.e. 7.03.2018.
(3.)Heard.
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