RAMNARAYAN Vs. STATE OF MADHYA PRADESH BHOPAL
LAWS(MPH)-1969-8-3
HIGH COURT OF MADHYA PRADESH
Decided on August 01,1969

RAMNARAYAN Appellant
VERSUS
STATE OF MADHYA PRADESH, BHOPAL Respondents

JUDGEMENT

- (1.) THIS is a petition under Article 226 of the Constitution and also under Section 12 (5) of the M. P. Public Security Act, 1959, (hereinafter called the Act ).
(2.) "swadesh" is a daily newspaper printed at and published from Indore. Shree rewa Prakashan Ltd. (petitioner No. 3) is the owner, printer and publisher of the paper. Ramnarayan (petitioner No. 1) is the Chairman of the Board of Directors and Hiralal (Petitioner No. 2) is a member of the Board of Directors.
(3.) COMMUNAL disturbances broke out in Indore in early June 1969.;


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