P U ABDUL RAHIMAN Vs. UNION OF INDIA
LAWS(SC)-1990-11-18
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on November 01,1990

P.U.ABDUL RAHIMAN Appellant
VERSUS
UNION OF INDIA Respondents





Cited Judgements :-

C P ABDUL LATHEEF VS. UNION OF INDIA [LAWS(DLH)-1998-2-10] [REFERRED]
ANIL KUMAR AGARWAL VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1991-3-39] [REFRERED TO (1991) 1 JJ (SC) 216 6]
Supengnungla VS. State of Nagai [LAWS(GAU)-1997-9-43] [REFERRED TO]
DHAN KUMAR DEB BARMA ALIAS AROWA VS. STATE OF TRIPURA [LAWS(GAU)-2006-1-79] [REFERRED TO]
FULLARA DEBBARMA VS. UNION OF INDIA [LAWS(GAU)-2007-4-23] [REFERRED TO]
SULTAN ALIBHAI SHARIEFF VS. UNION OF INDIA [LAWS(KER)-1997-4-11] [REFERRED TO]
THIRU VELU VS. STATE OF TAMIL NADU [LAWS(MAD)-2008-4-275] [REFERRED TO]
MANGAL SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1991-8-57] [REFERRED TO]
PARAMJIT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1991-8-67] [REFERRED TO]
ANGOTH RENUKA VS. THE STATE OF TELANGANA AND ORS. [LAWS(APH)-2016-3-26] [REFERRED TO]
I. DHANALAXMI VS. THE STATE OF TELANGANA AND ORS. [LAWS(APH)-2016-3-27] [REFERRED TO]
MUPPIDI SWAPNA VS. THE STATE OF TELANGANA [LAWS(APH)-2016-3-43] [REFERRED TO]
VASANTHU SUMALATHA AND OTHER VS. STATE OF ANDHARA PRADESH REP. BY ITS CHIEF SECRETARY HYDERABAD AND OTHER [LAWS(APH)-2015-9-93] [REFERRED TO]
M RAM VS. STATE OF TELANGANA AND ORS [LAWS(APH)-2016-6-87] [REFERRED]
SUNILA JAIN VS. UNION OF INDIA [LAWS(SC)-2006-2-37] [REFERRED TO]
SHYAM MANIK DEBNATH VS. STATE OF TRIPURA [LAWS(TRIP)-2019-10-6] [REFERRED TO]


JUDGEMENT

- (1.)Special leave granted.
(2.)This appeal arises from the judgment of the Delhi High Court in Criminal Writ Petition No. 525 of 1989 (reported in 1990 Cri LJ NOC 139) dismissing the appellant's writ petition challenging the order of his detention dated 13-2-1989 made under S. 3(1) and declaration dated 17-4-1989 made under S. 10(1) of the Prevention of Illicit Traffic in Narcotic Drugs and Pychotropic Substances Act, 1988. The appellant contends that certain important documents relied upon by the detaining authority had not been supplied to him.
(3.)The appellant had filed a Review Petition against the aforesaid judgment which was numbered as Cri. Misc. Petition No. 68 of 1990, but the same was also dismissed.
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