S KRISHNAN Vs. STATE OF MADRAS
LAWS(SC)-1951-5-4
SUPREME COURT OF INDIA
Decided on May 07,1951

S.KRISHNAN Appellant
VERSUS
STATE OF MADRAS Respondents





Cited Judgements :-

MUSTAFA ISMAIL VS. MANISHANKER alias MAHESHKUMAR KESHAVLAL VYAS [LAWS(GJH)-1967-3-10] [REFERRED]
HEMLATABEN MANHARLAL SONI VS. STATE OF GUJARAT [LAWS(GJH)-1975-11-5] [REFERRED]
ALLAHABAD THEATRES PVT LTD VS. KUSUM KUMARI [LAWS(ALL)-1973-9-2] [REFERRED TO]
DAYA SHANKAR PANDE VS. STATE OF U P [LAWS(ALL)-2000-12-67] [REFERRED TO]
ANANDA SANKAR VS. CHIEF SECRETARY TO THE GOVERNMENT OF WEST BENGAL [LAWS(CAL)-1951-6-8] [REFERRED TO]
RAM PRASAD SHAW VS. CHIEF SECRETARY TO THE GOVT OF WEST BENGAL [LAWS(CAL)-1955-1-10] [REFERRED TO]
TARAK CHANDRA MUKHERJEE VS. RATAN LAL GHOSAL [LAWS(CAL)-1956-12-8] [REFERRED TO]
G AMBALAL EXPORT PRIVATE LTD VS. ASSISTANT COLLECTOR OF CUSTOMS CALCUTTA [LAWS(CAL)-1971-2-27] [REFERRED TO]
NANDY AND COMPANY VS. UNION OF INDIA [LAWS(CAL)-1971-11-10] [REFERRED TO]
PARSURAM DAS VS. STATE [LAWS(ORI)-1951-9-2] [REFERRED TO]
STATE OF KERALA VS. RAMAN NAIR [LAWS(KER)-1961-4-12] [REFERRED TO]
JAGJIWANRAO DAYABHAI VS. STATE OF MAHARASHTRA [LAWS(BOM)-1951-10-7] [REFERRED TO]
S VIOLA SELVAN VS. STATE OF TAMIL NADU [LAWS(MAD)-1995-9-67] [REFERRED TO]
THANGAMANI VS. INSPECTOR OF POLICE Q BRANCH TRICHY DISTRICT [LAWS(MAD)-1995-10-47] [REFERRED TO]
JOSEPH VS. VARKEY JOSEPH [LAWS(KER)-1987-1-15] [REFERRED TO]
RAMBHEJA VS. NETWON CHIKHLI COLLIERIES PR LTD [LAWS(MPH)-1969-11-16] [REFERRED TO]
DAGADIBAI ANAND JADHAV VS. S C MALHOTRA COMMISSIONER OF POLICE [LAWS(BOM)-1997-11-51] [REFERRED TO]
ANITHA BRUSE VS. STATE OF KERALA [LAWS(KER)-2008-4-13] [REFERRED TO]
ANAND PATWARDHAN VS. CENTRAL BOARD OF FILM CERTIFICATION [LAWS(BOM)-2003-4-105] [REFERRED TO]
P P SUROSHE VS. STATE OF MAHARASHTRA [LAWS(BOM)-2008-12-105] [REFERRED TO]
MADAN RAMKISHAN GANGWANI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2009-3-13] [REFERRED TO]
ARINGDAS RAI VS. BIR BAHADUR RAI [LAWS(SIK)-1985-3-1] [REFERRED TO]
KRANTICHAND VS. STATE [LAWS(RAJ)-1965-10-14] [REFERRED TO]
RAM CHANDRA VS. STATE OF RAJASTHAN [LAWS(RAJ)-1972-4-12] [REFERRED TO]
VELJI LAKHAMSI AND CO VS. BENETT COLEMAN AND CO [LAWS(SC)-1977-4-5] [DISTINGUISHED]
STATE OF WEST BENGAL VS. ASHOK DEY [LAWS(SC)-1971-11-21] [FOLLOWED]
KOLHAPUR CANESUGAR WORKS LIMITED VS. UNION OF INDIA [LAWS(SC)-2000-2-107] [REFERRED]
RAYALA CORPORATION PRIVATE LIMITED VS. DIRECTOR OF ENFORCEMENT NEW DELHI [LAWS(SC)-1961-7-10] [FOLLOWED]
GOLAM HUSSAIN ALIAS GAMA VS. COMMISSIONER OF POLICE CALCUTTA [LAWS(SC)-1974-3-32] [REFERRED TO]
PANNA JADEV VS. STATE OF WEST BENGAL [LAWS(SC)-1975-1-25] [REFERRED TO]
SHAMRAO V PARULEKAR STATE OF HYDERABAD VS. DISTRICT MAGISTRATE THANA BOMBAY:DISTRICT MAGISTRATE THANA BOMBAY [LAWS(SC)-1952-5-11] [REFERRED]
GOPI CHAND VS. DELHI ADMINISTRATION [LAWS(SC)-1959-1-9] [REFERRED]
STATE OF ORISSA MANINOHAN MISHRA VS. BHUPENDRA KUMAR BOSE THE STATE OF ORISSA [LAWS(SC)-1961-12-34] [REFERRED TO]
FAGU SHAW VS. STATE OF WEST BENGAL [LAWS(SC)-1973-12-3] [AFFIRMED]
ADDITIONAL DISTRICT MAGISTRATE JABALPUR STATE OF UTTAR PRADESH UNION OF INDIA STATE OF KARNATAKA STATE OF MAHARASHTRA STATE OF RAJASTHAN UNION OF INDIA UNION OF INDIA VS. SHIVAKANT SHUKLA:V K S CHAUDHARY:ATAL BIHARI VAJPAYEE:SATYA SHARMA:N K GANPAIAH:SUBHAS:MILAP CHAND KANUNGO:SHRI RAM DHAN:DR REKHA AWASTHI [LAWS(SC)-1976-4-37] [REFERRED TO]
MOHAMED IQBAL MADAR SHEIKH VS. STATE OF MAHARASHTRA [LAWS(SC)-1996-1-197] [REFERRED TO]
KRISHNA KUMAR SINGH VS. STATE OF BIHAR [LAWS(SC)-1998-5-63] [RELIED ON]
STATE VS. GIAN SINGH [LAWS(SC)-1999-9-153] [REFERRED]
KEWAL CHAND MIMANI D VS. S K SEN [LAWS(SC)-2001-7-74] [REFERRED .]
JAIN EXPORTS PRIVATE LIMITED VS. UNION OF INDIA [LAWS(DLH)-1984-12-8] [REFERRED TO]
GAUTAM JAIN VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(DLH)-2006-4-24] [REFERRED TO]
STATE VS. SIKANDAR LAL JAINQ [LAWS(DLH)-2008-8-4] [REFERRED TO]
VIMAL KUMAR SHARMA VS. STATE OF UTTAR PRADESH [LAWS(ALL)-1995-1-18] [REFERRED TO]
KAILASH NARAIN AGNIHOTRI VS. STATE OF U P [LAWS(ALL)-2004-11-84] [REFERRED TO]
SAIT NAGJEE PURSHOTHAM AND CO PRIVATE LIMITED VS. INCOME TAX OFFICER THIRD ADDL [LAWS(KER)-1963-1-30] [REFERRED TO]
VELUTHAKUNJU VS. SANKARAN [LAWS(KER)-1979-4-6] [REFERRED TO]
DHANVEL VS. STATE OF TAMIL NADU [LAWS(MAD)-1985-2-19] [REFERRED TO]
EASTERN BIHAR DIVISIONAL CHAMBER OF COMMERCE AND INDUSTRY VS. CHIEF ENFORCEMENT OFFICER GOVERNMENT OF INDIA [LAWS(PAT)-1972-2-1] [REFERRED TO]
GOPAL KRISHNA SINHA VS. STATE OF BIHAR [LAWS(PAT)-1984-3-9] [REFERRED TO]
MOBD ARIF VS. BIBI JAMILA KHATOON [LAWS(PAT)-1988-8-25] [REFERRED TO]
L I C CLASS I OFFICERSS G N SAMITI LTD VS. STATE OF BIHAR [LAWS(PAT)-1992-8-1] [REFERRED TO]
BANSWARA SYNTEX LTD VS. STATE OF RAJASTHAN [LAWS(RAJ)-1994-11-17] [REFERRED TO]
STATE OF RAJASTHAN VS. RAJAK [LAWS(RAJ)-2003-11-12] [REFERRED TO]
SHAJAHAN K S VS. STATE OF KERALA [LAWS(KER)-2012-8-366] [REFERRED TO]
SHREE BHAGWATI STEEL ROLLING MILLS VS. COMMISSIONER OF CENTRAL EXCISE [LAWS(P&H)-2006-10-518] [REFERRED TO]
BHARTI AIRTEL LTD. VS. STATE OF WEST BENGAL [LAWS(CAL)-2013-6-43] [REFERRED TO]
SURESH KUMAR KOUSHAL VS. NAZ FOUNDATION [LAWS(SC)-2013-12-20] [REFERRED TO]
KANARAN VS. S.I. OF POLICE [LAWS(KER)-1991-4-43] [REFERRED TO]
LILI BEHERA @ MANI GHOSH VS. PREMALATA MALLICK [LAWS(ORI)-2009-3-89] [REFERRED TO]
UMAKANTA PRADHAN VS. SUB-DIVISIONAL JUDL. MAGISTRATE-CUM-HOUSE RENT CONTROLLER, BHUBANESWAR AND ORS. [LAWS(ORI)-1989-9-39] [REFERRED TO]
IN THE MATTER OF PERIASAMY, SENTHIL KUMAR AND KAMARAJ-DETENU THANGAMANI VS. THE INSPECTOR OF POLICE, Q BRANCH, TRICHY, TRICKY DISTRICT [LAWS(MAD)-1995-10-76] [REFERRED TO]
DEVARAJA NAICKER VS. THE INSPECTOR OF POLICE FOOD CELL (C.I.D.) CHINGLEPUT UNIT [LAWS(MAD)-1975-7-33] [REFERRED TO]
J.S. ARORA (DR.) (J.D.) VS. J.S. ARORA (PROF.) AND ANR. (D.H.) [LAWS(P&H)-1978-3-36] [REFERRED TO]
SAMAY ELECTRONICS P. LTD. AND ORS. VS. COMMISSIONER OF CUSTOMS [LAWS(CE)-2015-1-130] [REFERRED TO]
STATE OF KERALA VS. RAMAN NAIR [LAWS(KER)-1961-4-21] [REFERRED TO]
JOSEPH CHACKO & ORS. VS. STATE OF KERALA & ORS. [LAWS(KER)-1997-12-45] [REFERRED TO]
CAPT. PRAVEEN DAVAR (RETD.) AND ANR. VS. HARVANSH KUMARI AND ORS. [LAWS(DLH)-2010-8-372] [REFERRED TO]
NAWAJISH SULTAN ALI VIRANI VS. THE STATE OF TELANGANA AND ORS. [LAWS(APH)-2015-12-13] [REFERRED TO]
KRISHNA KUMAR SINGH & ANR. VS. STATE OF BIHAR & ORS. [LAWS(SC)-2017-1-10] [REFERRED TO]
RAM PROSAD SHAW VS. CHIEF SECRETARY TO GOVERNMENT OF WEST BENGAL [LAWS(CAL)-1955-4-21] [REFERRED]
TILOKCHAND GOPALDAS VS. STATE [LAWS(RAJ)-1951-9-32] [REFERRED]
K.R.RAMESH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(KER)-2020-6-236] [REFERRED TO]
K.R.RAMESH VS. CENTRAL BUREAU OF INVESTIGATION [LAWS(KER)-2020-6-236] [REFERRED TO]
NOIDA EMPLOYEES ASSOCIATION AND ORS. VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2019-3-312] [REFERRED TO]
SUNIL KUMAR MISHRA VS. STATE OF U.P. [LAWS(ALL)-2020-2-562] [REFERRED TO]


JUDGEMENT

- (1.)I agree with the judgment prepared by Sastri J. and have nothing more to add.
(2.)Patanjali Sastri J. - The common question which arises for consideration in these petitions is whether certain provisions of the Preventive Detention (Amendment) Act, 1951, purporting to amend the Preventive Detention Act, 1950, so as to authorise detention of the petitioners to be continued beyond the expiry of one year are ultra vires and inoperative.
(3.)The Amending Act (hereinafter referred to as the new Act) came into force on 22- 2-1951, and by Sub-stituting the figures "1952" for "1951" in Sub-- S.(3) of S. 1, Preventive Detention Act, 1950, (hereinafter referred to as the old Act it continues the operation of the old Act till 31-3-1952.
;


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