LONGJAM MANGI SINGH Vs. UNION OF INDIA
LAWS(MANIP)-2019-8-1
HIGH COURT OF MANIPUR
Decided on August 29,2019

Longjam Mangi Singh Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.) The prayer in the writ petition is as follows : i) to admit this writ petition and issue Rule Nisi calling upon the Respondents to show cause as to why a Writ in the nature of habeas corpus or any other appropriate writ should not be issued directing the Respondents to produce the said Shri Longjam Suresh Singh before the Hon'ble Court. iii) to issue rule nisi calling upon the Respondents to show cause as to why an order should not be passed directing one of the Sessions Judge of Manipur or any other Senior Judicial Officer to hold a fact finding inquiry about the illegal arrest and unlawful detention of Shri Longjam Suresh Singh by the Security Forces; iv) to issue an appropriate writ or direction directing the Respondents to pay adequate compensation to the Petitioner's son Shri Longjam Suresh Singh for his illegal and unjustified arrest and detention by the Security Forces at such rate as the Hon'ble Court may deem just and fit in law and equity.
(2.) This petition is filed by father of the alleged detenue for production of his son Shri Longjam Suresh Singh who has been arrested and illegally detained.
(3.) According to the petitioner on 18.02.2011 at about 11.50 pm, some persons in the guise of security forces suspected to be personnel of 12 Maratha Light Infantry intruded into the house of the petitioner and picked up his son who was sleeping and thereafter, his whereabouts were not known.;


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