ANIL VATS Vs. UNION OF INDIA
LAWS(SC)-1990-12-50
SUPREME COURT OF INDIA
Decided on December 11,1990

ANIL VATS Appellant
VERSUS
UNION OF INDIA Respondents





Cited Judgements :-

MOHAMAD AFZAL YAR KHAN VS. A K SRIVASTAVA JOINT SECRETARY GOVERNMENT OF INDIA [LAWS(DLH)-1997-8-7] [REFERRED]
AMIT AGARWAL VS. UNION OF INDIA [LAWS(GAU)-2004-12-21] [REFERRED TO]
PUTUL GOGOI VS. UNION OF INDIA [LAWS(GAU)-2004-12-14] [REFERRED TO]
NAMEIRAKPAM INAOTOMBA SINGH VS. UNION OF INDIA [LAWS(GAU)-2007-8-15] [REFERRED TO]
SHAKIR VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1994-5-22] [REFERRED TO]
SEBINA VS. STATE OF KERALA [LAWS(KER)-1993-7-8] [REFERRED TO]
P MURUGESAN VS. STATE [LAWS(SC)-1999-4-123] [FOLLOWED]
VIMI VASWANI VS. STATE OF KERALA [LAWS(KER)-2000-2-34] [REFERRED]
DHARMENDRA KAMLAKAR TANGADI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-6-40] [REFERRED TO]
AKHILESH KUMAR TYAGI VS. UNION OF INDIA [LAWS(DLH)-1995-9-116] [REFERRED TO]
P. RAJAMANI VS. THE STATE OF TAMIL NADU REP. BY ITS SECRETARY HOME PROHIBITION AND EXCISE DEPT. THE COMMISSIONER OF POLICE, MADURAI CITY [LAWS(MAD)-2001-8-159] [REFERRED TO]
DHARMENDRA KAMLAKAR TANGADI VS. COMMISSIONER OF POLICE, THANE [LAWS(BOM)-2012-6-172] [REFERRED TO]


JUDGEMENT

- (1.)The petitioner has been under detention pursuant to the order dated 5th June, 1990 passed by the District Magistrate, Meerut u/ sub-s. (3) of S. 3 of the National Security Act 1980 (Act 65 of 1980) with a view to preventing him "from doing any such work which is prejudicial for the maintenance of public order".
(2.)The grounds of detention were furnished to the detenu in time. Therein it was stated inter alia:
"That you along with one companion on 12-2-1990 about 7.45 indiscriminately fired and murdered Dr. Km. Sivaraubala Chaurasia who was connected with Chaurasia Nursing Home. When she was returning from Dr. Rakesh Kumar's dental clinic situated at a busy and crowded Hapur Road after the dental treatment along with her sister Smt. Madhubala Chaurasia with the result that the people started running here and there and were scared. In this connection a case was registered in Police station Kotwali at Crime No.72/90. U/S.302 I.P.C. and after its investigation charge sheet has been submitted in the Court against Anil Vats."

(3.)It was stated "that the brutal murder has created a feeling of insecurity in public in general and among doctors in particular."
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