UJAGAR SINGH Vs. STATE OF PUNJAB
LAWS(SC)-1951-2-7
SUPREME COURT OF INDIA
Decided on February 23,1951

UJJAGAR SINGH Appellant
VERSUS
STATE OF PUNJAB Respondents





Cited Judgements :-

RAJENDRA DAULAT DESAI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2010-10-138] [REFERRED TO]
SACHIN ALIAS BANTI VS. STATE OF U P [LAWS(ALL)-2003-5-202] [REFERRED TO]
N AJIMEER KHAN VS. DISTRICT COLLECTOR AND DISTRICT MAGISTRATE RAMANATHAPURAM [LAWS(MAD)-1993-9-12] [REFERRED TO]
LEEMA SEBASTIAN VS. STATE OF KERALA AND ORS. [LAWS(KER)-2015-8-105] [REFERRED TO]
THAKUR BHARATSINGH VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1963-12-4] [REFERRED TO]
NAGEN MURMU VS. STATE OF WEST BENGAL [LAWS(SC)-1972-7-20] [RELIED UPON]
MASOOD ALAM VS. UNION OF INDIA [LAWS(SC)-1973-1-23] [RELIED UPON]
T APPALA NARASIMHA RAJU VS. GOVERNMENT OF ANDHRA PRADESH [LAWS(APH)-1998-3-30] [REFERRED TO]
RAGHBIR SINGH VS. STATE OF J AND K [LAWS(J&K)-1985-6-1] [REFERRED TO]
MOHAMMAD ISMAIL VS. UNION OF INDIA [LAWS(RAJ)-1991-12-4] [REFERRED TO]
STATE OF PUNJAB VS. SUKHPALSINGH [LAWS(SC)-1989-10-9] [RELIED ON]
NAND KISHORE VS. COMMISSIONER OF POLICE [LAWS(APH)-1981-10-16] [REFERRED TO]
GUCHHAN VS. DISTRICT MAGISTRATE [LAWS(ALL)-1982-9-2] [REFERRED TO]
DURG SINGH VS. STATE [LAWS(RAJ)-1952-11-2] [REFERRED TO]
UNION OF INDIA & ORS. VS. SALEENA [LAWS(SC)-2016-1-86] [REFERRED TO]
DHANAM VS. DISTRICT MAGISTRATE AND COLLECTOR OF NORTH ARCOT AMBEDKAR DISTRICT VELLORE [LAWS(MAD)-1992-8-12] [REFERRED TO]
KAMLA PANDEY VS. STATE OF MADHYA PRADESH [LAWS(MPH)-1995-12-26] [REFERRED TO]
RAJENDRA NATH PANDEY VS. STATE OF BIHAR [LAWS(PAT)-1953-3-18] [REFERRED TO]
MILAN BANIK VS. STATE OF WEST BENGAL [LAWS(SC)-1974-3-25] [RELIED ON]
T DEVAKI VS. GOVERNMENT OF TAMILNADU [LAWS(SC)-1990-3-39] [RELIED ON]
KAMAKSHYA MUKHERJEE VS. STATE OF WEST BENGAL [LAWS(CAL)-1968-2-17] [REFERRED TO]
SHAUKAT ALI SABBAT ALI VS. STATE OF GUJARAT [LAWS(GJH)-1987-2-5] [REFERRED TO]
G. ARCHANA AND ORS. VS. THE STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2015-6-72] [REFERRED TO]
VASANTI VASANT BAGKAR ETC VS. ADMINISTRATOR OF GOA, DAMAN AND DIU [LAWS(BOM)-1980-10-25] [REFERRED]
NITIN GUNWANTRAI SHAH VS. MAHENDRA PRASAD [LAWS(BOM)-1992-3-53] [REFERRED TO]
KISHORI SHARAN GARG VS. STATE OF RAJASTHAN [LAWS(RAJ)-1992-4-8] [REFERRED TO]
SAMARESH CHANDRA BOSE SHYAMAL BISWAS DULAL GHANDRA DAS VS. DISTRICT MAGISTRATE BURDWAN:DISTRICT MAGISTRATE BURDWAN:DISTRICT MAGISTRATE BURDWAN [LAWS(SC)-1972-8-30] [RELIED ON]
RAJPAL SINGH VS. COLLECTOR AND DISTRICT MAGISTRATE HYDRABAD DISTRICT [LAWS(APH)-2006-5-5] [REFERRED TO]
CENTRAL BOARD OF TRUSTEES VS. REGISTRAR, E.P.F APPELLATE TRIBUNAL [LAWS(CAL)-2022-5-72] [REFERRED TO]
LACHIT BORDOLOI VS. STATE OF ASSAM [LAWS(GAU)-1983-12-1] [REFERRED TO]
NISSAR AHMAD TELI VS. STATE OF J AND K [LAWS(J&K)-1985-6-3] [REFERRED TO]
IN RE: MOHAMED ALI JINNAH VS. THE COLLECTOR AND DISTRICT MAGISTRATE, RAMNAD [LAWS(MAD)-1984-8-49] [REFERRED TO]
THAKUR MADAN SINGH VS. STATE [LAWS(RAJ)-1956-1-9] [REFERRED TO]
UTHANDI VS. DISTRICT MAGISTRATE AND DISTRICT COLLECTOR [LAWS(MAD)-2005-8-76] [REFERRED TO]
ABDUL JABAR BUTT VS. STATE OF JAMMU AND KASHMIR [LAWS(SC)-1956-11-15] [REFERRED]
RAMESHWAR SHAW VS. DISTRICT MAGISTRATE BURDWAN [LAWS(SC)-1963-9-6] [EXPLAINED (PARA 12) BEFORE AN AUTHORITY CAN LEGITIMATELY COME TO THE CONCLUSION THAT THE DETENTION O]
SUNA ULLAH BUTT VS. STATE OF JAMMU AND KASHMIR [LAWS(SC)-1972-8-43] [RELIED UPON]
ADHIR CHANDRA DEY ON BEHALF OF MAHADEV CHANDRA DEY and BABU VS. COMMISSIONER OF POLICE CALCUTTA [LAWS(CAL)-1972-4-1] [REFERRED TO]
SITARAM KISHORE PURIA VS. STATE OF BIHAR [LAWS(PAT)-1955-8-1] [REFERRED TO]
BHAGWAN SINGH VS. STATE OF BIHAR [LAWS(PAT)-1975-12-7] [REFERRED TO]
AVTAR SINGH VS. STATE OF JAMMU AND KASHMIR IN ALL THE PETITIONS [LAWS(SC)-1967-6-3] [DISTINGUISHED]
MERUGU SATYANARAYANA BANDELA RAMULU ALIAS LEHIDAS ALIAS PEDDI RAJULU ALIAS RAMESH S O VENKATI VS. STATE OF ANDHRA PRADESH [LAWS(SC)-1982-10-4] [RELIED ON]
P KRISHNA PRASAD VS. DAVULURI PEDA VENKATESWARLU [LAWS(APH)-2009-4-45] [REFERRED TO]
STATE OF MANIPUR VS. ARAMBAM KAMESHWAR SINGH [LAWS(GAU)-2004-8-41] [REFERRED TO]
MANAPPA AND ORS. VS. THE KRISHNA BHAGYA JALA NIGAM LIMITED AND ORS. [LAWS(KAR)-2015-2-234] [REFERRED TO]
YALLAPPA MAREPPA VS. STATE OF KARNATAKA AND OTHERS [LAWS(KAR)-2016-11-72] [REFERRED TO]
AHAMMAD KABEER VS. STATE OF KERALA [LAWS(KER)-2014-2-65] [REFERRED TO]
M.V. SANTHOSH VS. STATE OF KERALA [LAWS(KER)-2014-8-22] [REFERRED TO]
BHARAT SINGH VS. STATE [LAWS(MPH)-1963-12-18] [REFERRED TO]
BIRU MAHATO VS. DISTRICT MAGISTRATE DHANBAD [LAWS(SC)-1982-10-8] [REFERRED TO]
SHAMSHUDDIN IN JAIL VS. STATE OF U P [LAWS(ALL)-1998-9-25] [REFERRED TO]
KAMAKSHYA MUKHERJEE VS. THE STATE [LAWS(CAL)-1968-2-27] [REFERRED TO]
LACHIT BORDOLOI VS. STATE OF ASSAM [LAWS(GAU)-1983-11-5] [REFERRED TO]
ISMAIL VS. STATE OF MAHARASHTRA [LAWS(BOM)-1981-9-59] [REFERRED TO]
HADIBANDHU DAS VS. DISTRICT MAGISTRATE [LAWS(ORI)-1968-3-3] [REFERRED TO]
RAMESH TIWARY ALIAS RAMESH VS. STATE OF BIHAR [LAWS(PAT)-2005-3-97] [REFERRED]
AMIT SINGH TOMAR VS. STATE OF M.P [LAWS(MPH)-2014-2-178] [REFERRED TO]


JUDGEMENT

- (1.)The earlier of the two petitions has been filed by one Ujagar Singh, under Art. 32 of the Constitution of India, for a writ of habeas corpus and for an order of release from detention. The letter petition is a similar one by one Jagjit Singh. in both the petitions, the respondent is the State of Punjab. The orders of detention were made under the Preventive Detention Act 4 of 1950. The petitions are not connected with each other, except that they raise the same grounds.
(2.)In petition No. 149 of 1950, Ujagar Singh was originally arrested and detained under the East Punjab Safety Act on 29-9-1948. He was released on 28-3-1949, but on the same date, there was an internment order against him. On 29-9-1949, he was rearrested. On 2-3-1950, an order of detention under the Preventive Detention Act, 1950, was served on him, and on 3-4-1950, he was served with the grounds of detention dated 11-3-1950. Both in September 1949 and in March 1950, the ground alleged was "You tried to create public disorder amongst tenants in Una Tehsil by circulating and distributing objectionable literature issued by underground communists." Additional grounds were furnished in July 1950.
(3.)In petition No. 167 of 1950, Jagjit Singh was arrested on 24-7-1948 under the provisions of the Punjab Safety Act, 1947. After the East Punjab Public Safety Act, 1949, came into force, a fresh detention order dated 14-5-1949 was served on him and he continued to be kept in jail. Grounds of detention were given to him on 7-9-1949. A fresh order of detention under the Preventive Detention Act 4 of 1950 dated 2-3-1950 was served on 7-3-1950. Grounds of detention dated 11-3-1950 were served on him on 3-4-1950. Both in September 1949 and April 1950, the same ground was given i. e., "In pursuance of the policy of the Communist Party, you were engaged in preparing the masses for violent revolutionary campaign and attended secret party meetings to give effect to this programme." Additional or supplementary grounds were served on 5-8-1950.
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