FAROOQ AHMAD SHAH Vs. STATE OF J&K
LAWS(J&K)-2006-7-18
HIGH COURT OF JAMMU AND KASHMIR
Decided on July 31,2006

Farooq Ahmad Shah Appellant
VERSUS
STATE OF JANDK Respondents

JUDGEMENT

- (1.) FAROOQ Ahmad Shah alias Showkat alias Mitha has been detained in preventive custody vide order No.DMS/PSA/108/2005 dated 28.02.2006 of District Magistrate, Srinagar, on the grounds, which read thus: - "Whereas, perusal of record provided by Senior Superintendent of Police, Srinagar, reveals that you arc affiliated with Let outfit, the most dreaded organization operating in the State. The activities of the organization are subversive in nature and are aimed at seceding the State of J&K from the Union of India and to annex it with Pakistan. Whereas, you came into contact with Nasir Ahmad Mir R/0 Sopore, a commander of JUM outfit, who motivated you to join JUM outfit and work for the militancy. You got readily motivated and started working with Nasir Ahmad Mir. In 1998 you alongwith Nasir Ahmad Mir went to Jammu for preparing fake passports. However both of you were arrested at Jammu, you were subsequently detained under PSA and were released in the year 2001. During your detention in the jail you came into contact with one Abdul Rashid Khanday S/o Abdul Khaliq Khanday R/o Seer Jagir Sopore who was also detained in the same jail under PSA. After your release from jail you started working as a hawker in Mehraj bazar Srinagar. However in the year 2003 you met Abdul Rashid Khanday at Sopore. It is pertinent to mention here that Abdul Rashid Khanday after your release from the jail had got recycled into militancy and was working with Let outfit. After his meeting with you Abdul Rashid Khanday asked you to remain in touch and in the due course of time motivated you to join the LeT. Since you already had militant background, you got readily motivated and expressed your consent to work for LeT. In April, 2005 Abdul Rashid Khanday provided one pistol to you for carrying out subversive activities in Srinagar. Thereafter you remained in constant touch with Abdul Rashid Khanday on your cell No.9906513808. Subsequently Abdul Rashid Khanday introduced you to one Ali Mohammad Gojri @ Iqbal R/O Noor bagh. The investigation conducted so far reveals your involvement in the following subversive activities. 1. SUICIDAL ATTACK ON NEELAM CINEMMA: On 6 -9 -2005 Ali Mohammad Gojri @ Iqbal handed over two foreign terrorists namely Rafiq and Abdullah both residents of POK to you at Meharaj Bazar, wherefrom you took both of them to Habbakadal. As per the plan you handed over them to Jan Mohammad Sheikh R/O Barbarshah and directed him to conduct a racee of Neelam Cinema alongwith two foreign terrorists. Accordingly Jan Mohammad took both the foreign terrorists to Neelam Cinema where they watched Hindi Movie "Mongal Panday" After conducting the racee Jan Mohammad again handed over both the foreign terrorists to you and you took them to your house at Barbarshah Srinagar where they stayed for night. On 7 -9 -2005 Ali Mohammad Gojri @ Iqbal contacted you on your phone and asked you to reach Habba Kadai Bridge alongwith two foreign terrorists where Ali Mohammad Gojri was waiting for you alongwith Jan Mohammad Sheikh. Ali Mohammad Gojri was carrying two hand bags which contained two AK -47 riffles and magazines. Ali Mohammad Gojri took both the foreign terrorists to a nearby vacant migrant house and handover the arms/ammunition. After getting equipped with the weapons Ali Mohammed Gojri asked you and Jan Mohammad Sheikh to accompany the foreign terrorists and guide them upto the head office of Srinagar Municipality. Whereas, you and Jan Mohammad Sheikh accompanied the foreign terrorists to Municipality gate where Abdul Hamid Bhat was waiting for them as per the plan. After some time Ali Mohammad Gojri also reached to the spot where from you took the foreign terrorists upto Neelam Cinema, who subsequently carried out a fidayeen attack on Neelam Cinema. In this regard case FIR No.106/05 u/s 307/RPC, 7/27 I.A. Act 4/5 Exp. Sub. Act stands registered in IVS Shaheed Gunj. 2. SUICIDAL ATTACK ON PEAK VIEW HOTEL: -On 08 -11 -2005 Ab. Rashid Khanday met you at Meharaja Bazar and told you that two foreign terrorists arc to be brought from Rafiaabad to Srinagar to carry out suicidal attack. You accordingly deputed one Jehangir Khan S/o Gh. Rasool Khan R/o Basant bagh to Ab. Rashid Khanday where Ali Mohammad Gojri was also present. On 09 -11 -2005 Jehangir informed you on phone that the two foreign terrorists had been brought from Srinagar and you directed Jehangir to accommodate the two foreign terrorists in Hotel Shahanshah at Hari Singh High Street, Srinagar After some time you also reached the said Motel and, interacted with die two foreign terrorists namely Abu -; Karan and Ajax Ahmad Bhat. Ajaz Ahmad Bhat was accommodated by you in the hotel while as Abu Faran was taken by you to your home. Next day on 10 -11 -2005 you left your home alongwith Abu -Faran and reached Shahanshah Hotel at about 09.00 a.m. where Ab. Rashid Khanday and Jehangir Ahmad Khan were already waiting. You managed to get an identify card for Ajaz Ahmad @ Abu Sumana, (foreign terrorist) as you were not having an I/C. At about 3.00 p.m. you handed over the foreign militant Ajaz Ahmad to Ali Mohammad Gojri while as you took the other foreign terrorist namely Abu Faran with you and kept him in your house for two days. On 13 -11 -2005 you left your house for Lal Chowk alongwith Abu Faran where you met Ab. Rashid Khanday, Ali Mohammad Gojri and abu Samana. As per the plan Ali Mohammad Gojri asked them to wait at a particular spot and himself went and brought two bags containing arms and ammunition with him and handed over the same to you, you handed over the arms and ammunition to Abu Sumana and Abu Faran. The two foreign terrorists after checking the arms and ammunition handed over the same to Jan Mohammad Sheikh, Jehangir Ahmad Khan. You then took both the foreign terrorists to your house at Barbarshah Srinagar. Whereas, on 14 -11 -2005 you contacted the other conspirators to reach Lal Chowk alongwith arms and ammunition and accompanied the two foreign terrorist to Lal Chowk. The arms and ammunition were accordingly handed over to the two foreign terrorists near Kokar Bazar Mosque who subsequently earned out the fidayeen attack at Peak View Hotel, this regard case FIR No. 121/05 u/s 302, 308/RPC 7/27 I.A. Act stands registered in P/S Maisuma. In addition you have also been found involved in transportation of arms and ammunition and issuing press statements on behalf of LeT outfit. Whereas, your activities came to an end when you were arrested on 18 -12 -2005. The case registered against you is under investigation and you are presently lodged in Central Jail Srinagar under proper judicial remand in case FIR No. 106/05 of P/S Shaheed Gunj. It is clear that your activities are highly pre -judicial to the maintenance of security of the State. Under such compelling circumstances, it has become imperative to detain you under Public Safety Act, 1978 for which orders are being issued separately."
(2.) SH . G. N. Shaheen, learned counsel appearing for the detenue, submits that the grounds of detention exhibit non -application of mind of the District Magistrate, Srinagar, in directing the detention of Farooq Ahmad Shah besides non -recording of satisfaction by the detaining authority as to the likelihood of the detenue indulging in activities prejudicial to the security of the State. He submits that material relied upon by the detaining authority was not supplied to the detenue, thereby depriving him of his constitutional right to make an effective representation against his detention to the Government.
(3.) SH . M. A. Wani, learned Dy. AG on the other hand, reiterates the stand taken by the detaining authority in its reply affidavit. I have considered the submissions of learned counsel for the parties and perused the detention records.;


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