TARH SILUP & ANR. Vs. STATE OF ARUNACHAL PRADESH & ORS.
LAWS(GAU)-2018-10-84
HIGH COURT OF GAUHATI (AT: ITANAGAR)
Decided on October 04,2018

Tarh Silup And anr. Appellant
VERSUS
State of Arunachal Pradesh and Ors. Respondents

JUDGEMENT

NELSON SAILO,J. - (1.) Heard Mr. C. W. Mantaw, learned counsel, appearing on behalf of the petitioners. Also heard Mr. Kardak Ete, learned Senior Addl. Advocate General, Arunachal Pradesh, assisted by Mr. Subu Tapin, learned Senior Government Advocate, appearing on behalf of the State Respondents.
(2.) This is an application under Article 226 of the Constitution of India, praying for issuance of a writ in the nature of habeas corpus or any other writ or direction of like nature for releasing the two detenues from custody. The two detenues, namely, Shri Tarh Reekam and Shri Suraj Ligu, have been kept under detention w.e.f. 24.07.2018, pursuant to the passing of 2 (two) separate impugned orders, both dated 23.07.2018, by the Deputy Commissioner-cum-District Magistrate, West Kameng District, Bomdila.
(3.) By filing the instant petition, the writ petitioners, who are related to the two detenues, have sought for quashing of the two orders of detention. Be it stated herein that the two detenues belong to a students' organization in the State of Arunachal Pradesh under the name and style of 'Student's United Movement of All Arunachal' (SUMAA, for short) which was established in the year 2016. According to the petitioners, the main object of SUMAA is 'educate, empower and protection'. The first detenue Shri Reekam is the convenor while the latter detenue Shri Ligu is the General Secretary of SUMAA.;


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