RAM SINGH Vs. STATE OF DELHI
LAWS(SC)-1951-4-3
SUPREME COURT OF INDIA
Decided on April 06,1951

RAM SINGH Appellant
VERSUS
STATE OF DELHI Respondents





Cited Judgements :-

SARJU PANDEY VS. STATE [LAWS(ALL)-1956-1-22] [REFERRED TO]
SULTAN SALEHUDDIN VS. STATE OF ANDHRA PRADESH [LAWS(APH)-1958-8-14] [REFERRED TO]
TULSIDAS JEWRAJ VS. STATE OF WEST BENGAL [LAWS(CAL)-1952-7-26] [REFERRED TO]
SHEW PUJAN RAI INDRASAN RAI LTD VS. COLLECTOR OF CUSTOMS [LAWS(CAL)-1952-8-25] [REFERRED TO]
GOLAM BARI MOLLA VS. STATE OF WEST BENGAL [LAWS(CAL)-1953-7-9] [REFERRED TO]
D M REVANASIDDAIAH VS. STATE OF MYSORE [LAWS(KAR)-1951-9-1] [REFERRED TO]
HIS HOLINESS KESAVANANDA BHARATI SRIPADAGALVARU SHRI RAGHUNATH RAO GANPAT RAO N H NAWAB MOHAMMAD IFTIKHAR ALI KHAN SHETHIA MINING AND MANUFACTURING CORPORATION LIMITED THE ORIENTAL GOAL GO LIMITED VS. STATE OF KERALA:UNION OF INDIA [LAWS(SC)-1973-4-33] [REFERRED TO]
STATE VS. NADU BADYAKAR [LAWS(CAL)-1962-7-21] [REFERRED TO]
K P ROY ALIAS RAMAPADA ROY VS. D RUDRA DISTRICT MAGISTRATE HOWRAH [LAWS(CAL)-1971-3-18] [REFERRED TO]
MADHUSUDAN MANDAL VS. STATE OF WEST BENGAL [LAWS(CAL)-1973-7-2] [REFERRED TO]
PARVATHI TEXTILES VS. DIRECTOR ENFORCEMENT DIRECTORATE [LAWS(KAR)-1983-6-6] [REFERRED TO]
AJAIB SINGH LEHNA SINGH VS. STATE OF PUNJAB [LAWS(P&H)-1952-6-6] [REFERRED TO]
VIDYA SINGH VS. STATE OF BIHAR [LAWS(PAT)-1991-9-25] [REFERRED TO]
MIAN BASHIR AHMAD VS. STATE OF J&K [LAWS(J&K)-1981-11-3] [REFERRED TO]
EXPRESS NEWSPAPER PRIVATE LTD VS. UNION OF INDIA [LAWS(SC)-1958-3-13] [REFERRED]
HAMDARD DAWAKHANA KALIPADA DEB LAKSHMAN SHRIPATI LTPURE ALIAS LAKSHMAN SHRI PATI IMPORE A B CHOUDHRI VS. UNION OF INDIA [LAWS(SC)-1959-12-17] [REFERRED]
ATIABARI TEA CO LIMITED KHAYERBARI TEA CO LIMITED H P BARUA HASIMARA TEA COMPANY LIMITED MOABUND TEA COMPANY LIMITED VS. STATE OF ASSAM:STATE OF ASSAM:STATE OF ASSAM:STATE OF ASSAM:STATE OF ASSAM [LAWS(SC)-1960-9-18] [REFERRED]
AKADASI PADHAN VS. STATE OF ORISSA [LAWS(SC)-1962-12-4] [RELIED ON]
NARESH SHRIDHAR MIRAJKAR VS. STATE OF MAHARASHTRA [LAWS(SC)-1966-3-1] [REFERRED]
MANEKA GANDHI VS. UNION OF INDIA [LAWS(SC)-1978-1-6] [REFERRED TO]
MANEKA GANDHI VS. UNION OF INDIA [LAWS(SC)-1978-1-6] [REFERRED TO]
BACHAN SINGH STATE OF PUNJAB AND MAL SINGH SUNIL BATRA NATHU SINGH KARTAR SINGH AND UJAGAR SINGH SHER SINGH SUNIL BATRA MAL SINGH NIRPAL SINGH JAGMOHAN SINGH UJAGAR SINGH VS. UNION OF INDIA [LAWS(SC)-1980-5-32] [RELIED ON]
BOMPALLI SATHIA VS. GOVERNMENT OF HYDERABAD [LAWS(APH)-1951-7-4] [REFERRED TO]
S RAMANADHAN VS. STATE OF HYDERABAD [LAWS(APH)-1952-4-1] [REFERRED TO]
PREMAN VS. UNION OF INDIA [LAWS(KER)-1998-10-48] [REFERRED TO]
SAHADAT ALI VS. STATE OF ASSAM [LAWS(GAU)-1952-11-1] [REFERRED TO]
BASI SINGH VS. STATE OF ASSAM [LAWS(GAU)-1981-4-10] [REFERRED TO]
NIBARAN BORA, S VS. UNION OF INDIA [LAWS(GAU)-1980-6-1] [REFERRED TO]
S SANT SINGH VS. STATE OF J&K [LAWS(J&K)-1958-10-5] [REFERRED TO]
A.A. AKHOON & ORS. VS. STATE OF J&K & ORS. [LAWS(J&K)-1958-10-8] [REFERRED TO]
MESSERS. C.J. SHETH AND CO. VS. M.G. ABROL [LAWS(BOM)-1960-4-30] [REFERRED TO]
STATE VS. MOTILAL [LAWS(MPH)-1951-11-14] [REFERRED]
R. RAVIKUMAR, AGED 49 YEARS, S/O. RAGHAVAN PILLAI, SREE BHADRA HOTEL, KAVANAD, RESIDING AT KALLINGAZHIKATHU HOUSE, SAKTHIKULANGARA, KAVANADU P.O., KOLLAM DISTRICT VS. THE SUB INSPECTOR OF POLICE SAKTHIKULANGARA POLICE STATION, KOLLAM DISTRICT [LAWS(KER)-2016-11-75] [REFERRED TO]
SHAILLENDRA KUMAR VS. DIVISIONAL FOREST OFFICER [LAWS(MPH)-2017-7-95] [REFERRED TO]
WAHEEDA ASHRAF VS. UNION OF INDIA [LAWS(KER)-2021-4-35] [REFERRED TO]


JUDGEMENT

- (1.)These three petns. have been presented to this Ct. under Art. 32, Const. Ind. praying for the issue of writs in the nature of habeas corpus for release of the petnrs. who are respectively the President, Vice-President and Secretary of the Hindu Mahasabha of the Delhi State.
(2.)The petnrs. were arrested on 22-8-1950 by order of the Dist. Mag., Delhi, made under subs. (2) read with cl. (a) sub-cl. (i) of sub-s. (1) of S. 3, Preventive Detention Act, 1950 (hereinafter refd. to as the Act). The order ran as follows :
"Whereas I, Rameshwar Dayal, Dist. Mag., Delhi, am satisfied that with a view to the maintenance of public order in Delhi it is necessary to do so, I Rameshwar Dayal, Dist., Mag, Delhi, hereby order the detention of . .. . . . . . . . . under- sub s. (2) of S. 3 (1) (a) (ii), Preventive Detention Act. Given under my seal and signature."

(3.)The grounds of detention communicated to the petnrs. were in identical terms, save as to the dates on which the speeches were said to have been made, and read thus :
"In pursuance of S. 7, Preventive Detention Act, you are hereby informed that the grounds on which the detention order dated 22-8-1950 has been made against you are that your speeches generally in the past and particulary on . .. . . . August 1950 at public meetings in Delhi has been such as to excite disaffection between Hindus and Muslims and thereby prejudice the maintenance of public order in Delhi and that in order to prevent you from making such speeches it is necessary to make the said order."

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