T V SARAVANAN ALIAS S A R PRASANA VENKATACHAARIAR CHATURVEDI Vs. STATE
LAWS(SC)-2006-2-85
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on February 16,2006

T.V.SARAVANAN ALIAS S. A.R.PRASANA VENKATACHAARIAR CHATURVEDI Appellant
VERSUS
STATE Respondents





Cited Judgements :-

K LAKSHMI VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2011-9-469] [REFERRED]
RUKKU VS. SECRETARY TO GOVERNMENT; DISTRICT COLLECTOR AND DISTRICT MAGISTRATE [LAWS(MAD)-2015-8-326] [REFERRED]
KANNAN VS. SECRETARY TO GOVERNMENT; DISTRICT COLLECTOR AND DISTRICT MAGISTRATE [LAWS(MAD)-2015-8-349] [REFERRED]
AMARAVATHI VS. PRINCIPAL SECRETARY TO GOVERNMENT [LAWS(MAD)-2015-9-458] [REFERRED]
SETTHU VS. THE STATE OF TAMILNADU AND ORS. [LAWS(MAD)-2015-8-40] [REFERRED TO]
DEVARAJ VS. SECRETARY TO GOVERNMENT, STATE OF TAMIL NADU AND ORS [LAWS(MAD)-2015-10-358] [REFERRED]
RAMALAKSHMI VS. SECRETARY TO GOVERNMENT, GOVERNMENT OF TAMIL NADU, HOME DEPARTMENT, SECRETARIAT, SAINT GEORGE FORT, CHENNAI [LAWS(MAD)-2011-12-326] [REFERRED]
KASTHOORI BOI VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT [LAWS(MAD)-2011-12-315] [REFERRED]
SIVAMANI VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT [LAWS(MAD)-2011-12-318] [REFERRED]
PETER VS. STATE AND ORS [LAWS(MAD)-2010-9-562] [REFERRED]
S KALAIVANI VS. STATE [LAWS(MAD)-2010-8-153] [REFERRED TO]
ATTAI SENTHIL ALIAS SENTHILKUMAR VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2010-11-409] [REFERRED TO]
RADHEY SHYAM PARCHA VS. UNION OF INDIA [LAWS(ALL)-2014-7-89] [REFERRED TO]
JOHNY ALIAS VINEET VS. STATE OF UTTAR PRADESH & OTHERS [LAWS(ALL)-2013-9-336] [REFERRED]
BANAVATHU CHILAKAMMA VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-7-39] [REFERRED TO]
KATIMAN YADAV VS. STATE OF BIHAR [LAWS(PAT)-2012-9-146] [REFERRED]
BENHUR M. SANGMA VS. STATE OF MEGHALAYA [LAWS(MEGH)-2014-3-12] [REFERRED TO]
GHULAM QADIR RATHER VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2019-12-51] [REFERRED TO]
WAHEED AHMAD GOJRI VS. UNION TERRITORY OF J & K [LAWS(J&K)-2021-7-15] [REFERRED TO]
FAYAZ AHMAD BHAT VS. STATE AND ORS. [LAWS(J&K)-2017-6-24] [REFERRED TO]
MOHANDAS K N S/O K S NARAYANAN VS. JOINT SECRETARY TO GOVERNMENT OF INDIA COFEPOSA [LAWS(KER)-2017-7-257] [REFERRED TO]
B RAJAMANI VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-12-41] [REFERRED TO]
RAJAMANICKAM VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT, SECRETARIAT, CHENNAI AND DISTRICT COLLECTOR AND DISTRICT MAGISTRATE, TIRUCHIRAPPALLI DISTRICT, TIRUCHIRAPPALLI [LAWS(MAD)-2011-12-328] [REFERRED]
DURAIPANDI DEVAR VS. STATE [LAWS(MAD)-2011-12-333] [REFERRED]
GOWRI VS. SECRETARY TO GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2010-12-22] [REFERRED]
SAYAN VS. DISTRICT MAGISTRATE [LAWS(MAD)-2019-11-134] [REFERRED TO]
KAVITHA VELMURUGAN VS. SECRETARY TO GOVERNMENT OF TAMIL NADU, PROHIBITION & EXCISE DEPARTMENT [LAWS(MAD)-2018-6-315] [REFERRED TO]
KALPANA VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2013-2-179] [REFERRED]
MUTHULAKSHMI VS. DISTRICT COLLECTOR [LAWS(MAD)-2011-8-176] [REFERRED TO]
NAUSHEENA VS. STATE OF KARNATAKA [LAWS(KAR)-2017-3-94] [REFERRED TO]
MANIKANDAN VS. STATE OF TAMILNADU AND OTHERS [LAWS(MAD)-2015-10-347] [REFERRED]
SARASU VS. STATE OF TAMILNADU; COMMISSIONER OF POLICE [LAWS(MAD)-2015-8-305] [REFERRED]
S. SATHYA VS. STATE OF TAMILNADU AND ORS. [LAWS(MAD)-2015-9-5] [REFERRED TO]
PECHIAMMAL VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-3-474] [REFERRED TO]
ROBIN TYAGI VS. UNION OF INDIA AND ORS [LAWS(ALL)-2015-7-396] [REFERRED]
DABLU RAI VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2016-3-28] [REFERRED TO]
SHAHRUKH YUNUS KHAN VS. STATE OF MAHARASHTRA [LAWS(BOM)-2016-4-26] [REFERRED TO]
ANJANI KUMAR SRIVASTAVA VS. STATE OF U P [LAWS(ALL)-2009-6-81] [REFERRED TO]
SAZID VS. STATE OF U P [LAWS(ALL)-2008-2-123] [REFERRED TO]
C NEELA VS. STATE OF TELANGANA REPRESENTED BY ITS CHIEF SECRETARY GENERAL ADMINISTRATION (LAW AND ORDER) DEPARTMENT [LAWS(APH)-2017-6-97] [REFERRED TO]
RAMAN KUMAR SHARMA ALIAS A K A PANDIT VS. UNION OF INDIA [LAWS(DLH)-2009-5-212] [REFERRED TO]
SHAJI VS. STATE OF KERALA [LAWS(KER)-2013-7-199] [REFERRED TO .]
NAJIR KHAN VS. STATE OF MANIPUR [LAWS(GAU)-2008-1-43] [REFERRED TO]
JOHN SCHEPLER D SHIRA VS. DISTRICT MAGISTRATE WEST GARO HILLS TURA [LAWS(GAU)-2007-8-25] [REFERRED TO]
NARENGBAM MARJIT SINGH VS. DISTRICT MAGISTRATE IMPHAL EAST [LAWS(GAU)-2008-1-3] [REFERRED TO]
BASHIR AHMAD BEIGH VS. UT OF J&K [LAWS(J&K)-2021-12-125] [REFERRED TO]
SHANKAR S/O MAYAN VS. SECRETARY TO GOVERNMENT, PROHIBITION AND EXCISE DEPARTMENT, GOVERNMENT OF TAMIL NADU AND THE COMMISSIONER OF POLICE [LAWS(MAD)-2007-8-483] [REFERRED]
CHINNATHAI W/O SOLAIAPPA THEVAR VS. DISTRICT COLLECTOR AND DISTRICT MAGISTRATE AND SECRETARY TO GOVERNMENT OF TAMIL NADU, PROHIBITION AND EXCISE DEPARTMENT [LAWS(MAD)-2007-8-491] [REFERRED]
G KALAISELVI VS. STATE OF TAMIL NADU [LAWS(MAD)-2007-9-123] [REFERRED TO]
N SOORYA @ RANJITH @ SEKAR VS. UNION OF INDIA [LAWS(MAD)-2011-12-319] [REFERRED]
SANDIYAGU VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT, SECRETARIAT, CHENNAI AND DISTRICT COLLECTOR AND DISTRICT MAGISTRATE, DINDIGUL DISTRICT, DINDIGUL [LAWS(MAD)-2011-12-324] [REFERRED]
A LINGAPPAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-8-490] [REFERRED]
CHINNAMMAL VS. THE STATE OF TAMILNADU AND ORS. [LAWS(MAD)-2015-6-43] [REFERRED TO]
SANJAY SINGH VS. THE STATE AND ORS. [LAWS(MAD)-2015-6-305] [REFERRED TO]
VENKATASUBRAMANIAM @ VENKATESH VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-3-579] [REFERRED TO]
SELVAKUMAR VS. STATE AND ORS [LAWS(MAD)-2015-9-412] [REFERRED]
J.SHIJO JOSE VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-9-274] [REFERRED TO]
GURUVAYEE SUDHA VS. STATE OF TAMIL NADU; DISTRICT COLLECTOR AND DISTRICT MAGISTRATE [LAWS(MAD)-2014-8-347] [REFERRED]
KAILASH BHAI VS. UNION OF INDIA [LAWS(MPH)-2008-2-22] [REFERRED TO]
S. DURGA VS. STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2016-2-11] [REFERRED TO]
KAUSHAL MAHTO VS. STATE OF BIHAR [LAWS(PAT)-2014-8-50] [REFERRED TO]
VINOD ALIAS PAPA RAJAN NAIR VS. D N JADHAV [LAWS(BOM)-2009-2-203] [REFERRED TO]
JITENDRA YADAV VS. STATE OF U.P. AND ORS. [LAWS(ALL)-2015-7-245] [REFERRED TO]
KALLU VS. UNION OF INDIA AND ORS. [LAWS(ALL)-2016-1-98] [REFERRED TO]
GAURAV ALIAS BILLU YADAV VS. UNION OF INDIA [LAWS(ALL)-2017-5-189] [REFERRED TO]
SURJEET ALIAS BHOLA VS. UNION OF INDIA [LAWS(ALL)-2017-5-190] [REFERRED TO]
P. SURENDRA VS. THE STATE OF ANDHRA PRADESH AND ORS. [LAWS(APH)-2015-10-7] [REFERRED TO]
RISHI KUMAR BHASKARAN VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-7-30] [REFERRED TO]
NARESH KUMAR JAIN VS. UNION OF INDIA [LAWS(DLH)-2011-1-53] [REFERRED TO]
ADARSH PAL SINGH VS. UNION OF INDIA [LAWS(DLH)-2014-8-102] [REFERRED TO]
SAGOLSEM NINGOL JUGESHWORI DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2010-8-34] [REFERRED]
HILAL AHMAD DAR VS. UNION TERRITORY OF J&K [LAWS(J&K)-2021-12-93] [REFERRED TO]
SHAMEEM AHMAD GANIE VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2020-3-53] [REFERRED TO]
REKHA VS. STATE OF TAMIL NADU [LAWS(SC)-2011-4-65] [REFERRED TO]
REKHA VS. STATE OF TAMIL NADU [LAWS(SC)-2011-3-96] [REFERRED TO]
RUPNARAYAN VS. THE STATE OF RAJASTHAN AND ORS. [LAWS(RAJ)-2015-2-89] [REFERRED TO]
SHYAM RAI VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2014-7-98] [REFERRED TO]
VANAJA VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-9-211] [REFERRED TO]
G. RAJESHWARI VS. SECRETARY TO THE GOVERNMENT [LAWS(MAD)-2015-7-268] [REFERRED TO]
THANGAVEL VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-7-249] [REFERRED TO]
M. PONNARASI VS. THE GOVERNMENT OF TAMILNADU [LAWS(MAD)-2015-6-196] [REFERRED TO]
MALLIGA VS. STATE OF TAMIL NADU; COMMISSIONER OF POLICE [LAWS(MAD)-2014-8-292] [REFERRED]
RANJINI VS. STATE OF TAMIL NADU; DETAINING AUTHORITY [LAWS(MAD)-2015-8-355] [REFERRED]
KANNAN VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT [LAWS(MAD)-2011-12-342] [REFERRED]
M SHAKKILA VS. STATE [LAWS(MAD)-2011-12-316] [REFERRED]
K SUBRAMANIAN VS. DISTRICT COLLECTOR AND DISTRICT MAGISTRATE, TIRUNELVELI DISTRICT [LAWS(MAD)-2011-12-321] [REFERRED]
PALANIYAMMAL VS. STATE OF TAMIL NADU REPRESENTED BY SECRETARY TO GOVERNMENT HOME PROHIBITION AND EXCISE DEPARTMENT,; DISTRICT COLLECTOR AND DISTRICT MAGISTRATE AND; INSPECTOR OF POLICE [LAWS(MAD)-2010-9-558] [REFERRED]
RAMESH ALIAS KOTHALI RAMESH VS. STATE [LAWS(MAD)-2007-6-104] [REFERRED TO]
S VENUGOPAL VS. COMMISSIONER OF POLICE GREATER CHENNAI EGMORE CHENNAI 8 [LAWS(MAD)-2007-6-276] [REFERRED TO]
BANAVATHU CHILAKAMMA VS. STATE OF A.P [LAWS(APH)-2021-6-87] [REFERRED TO]
P. DEEPIKA BAI VS. THE STATE OF TELANGANA AND OTHERS [LAWS(APH)-2018-6-82] [REFERRED TO]
NAVPREET KAUR CHADHA VS. UOI [LAWS(DLH)-2013-4-53] [REFERRED TO]
BINOD CHOUDHARY VS. STATE OF BIHAR [LAWS(PAT)-2006-4-62] [REFERRED TO]
MISTER YADAV VS. STATE OF BIHAR THROUGH HOME SECRETARY GOVERNMENT OF BIHAR, PATNA [LAWS(PAT)-2012-12-15] [REFERRED TO]
TARIQ AHMAD GANAI VS. STATE [LAWS(J&K)-2017-5-6] [REFERRED TO]
MASOOD AHMAD BHAT VS. STATE OF JAMMU & KASHMIR [LAWS(J&K)-2019-9-32] [REFERRED TO]
VIJAYALAKSHMI VS. STATE OF TAMIL NADU [LAWS(MAD)-2010-8-152] [REFERRED TO]
J MAHALAKSHMI VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-12-339] [REFERRED]
KALA VS. SECRETARY TO GOVERNMENT, GOVERNMENT OF TAMIL NADU, [LAWS(MAD)-2011-12-329] [REFERRED]
PRIYA VS. DISTRICT COLLECTOR AND DISTRICT MAGISTRATE, TIRUNELVELI DISTRICT, TIRUNELVELI [LAWS(MAD)-2011-12-332] [REFERRED]
NASAREN VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT, SECRETARIAT, CHENNAI AND DISTRICT COLLECTOR AND DISTRICT MAGISTRATE, TUTICORIN DISTRICT, TUTICORIN [LAWS(MAD)-2011-12-336] [REFERRED]
BALUSAMY VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION [LAWS(MAD)-2011-12-259] [REFERRED]
YASI BEGAM VS. STATE [LAWS(MAD)-2011-12-323] [REFERRED]
ATUL SINGH ALIAS MURGI SINGH ALIAS BABALU SINGH VS. DISTRICT MAGISTRATE AND ORS [LAWS(ALL)-2008-4-319] [REFERRED]
INTEZAR UMAR DARAJ KHAN VS. COMMISSIONER OF POLICE [LAWS(BOM)-2006-10-62] [REFERRED TO]
RAJU KHAN ALIAS TYAGI VS. STATE OF UTTAR PRADESH [LAWS(ALL)-2013-1-26] [REFERRED TO]
BADAN SINGH @ BADDO VS. SUPERINTENDENT,DISTRICT JAIL, BALRAMPUR AND OTHERS [LAWS(ALL)-2013-9-335] [REFERRED]
UDAI VIR SINGH VS. STATE OF U P AND OTHERS [LAWS(ALL)-2013-9-337] [REFERRED]
ASIF VS. UNION OF INDIA [LAWS(ALL)-2010-2-65] [REFERRED TO]
NAFEES QURESHI VS. UNION OF INDIA AND 3 OTHERS [LAWS(ALL)-2017-5-436] [REFERRED TO]
VILASINI RAMACHANDRAN VS. STATE OF KERALA, REPRESENTED BY PRINCIPAL SECRETAR [LAWS(KER)-2018-1-400] [REFERRED TO]
THINGUJAM DILIP SINGH VS. STATE OF MANIPUR [LAWS(GAU)-2011-7-62] [REFERRED TO]
GURUMAYUM RAJATKANTA SHARMA @ PROMISE @ GERMAN VS. DISTRICT MAGISTRATE [LAWS(GAU)-2008-5-48] [REFERRED TO]
RAJ VS. SECRETARY TO GOVERNMENT [LAWS(MAD)-2013-11-232] [REFERRED TO]
MUNISAMY VS. SECRETARY TO GOVERNMENT; DISTRICT COLLECTOR AND DISTRICT MAGISTRATE COIMBATORE DISTRICT, COIMBATORE ; SUPERINTENDENT OF PRISON [LAWS(MAD)-2015-7-457] [REFERRED]
MALLIGA VS. THE SECRETARY TO GOVERNMENT STATE OF TAMIL NADU HOME, PROHIBITION AND EXCISE DEPARTMENT AND ORS. [LAWS(MAD)-2015-7-182] [REFERRED TO]
MUNIAPPA VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-3-597] [REFERRED TO]
A MAJID FAKIR KAZI VS. A N ROY COMMISSIONER OF POLICE [LAWS(BOM)-2007-9-100] [REFERRED TO]
A MAJID FAKIR KAZI VS. A N ROY COMMISSIONER OF POLICE [LAWS(BOM)-2007-9-100] [REFERRED TO]
PRAMOD ASHOK PUJARI VS. STATE OF MAHARASHTRA [LAWS(BOM)-2012-8-17] [REFERRED TO]
RAJENDRA VS. UNION OF INDIA [LAWS(ALL)-2017-5-306] [REFERRED TO]
SHARAVAN KUMAR YADAV VS. UNION OF INDIA [LAWS(ALL)-2012-1-273] [REFERRED TO]
MOHAMMED NOORUDDIN VS. STATE OF KARNATAKA BY ITS UNDER SECRETARY LAW [LAWS(KAR)-2018-2-249] [REFERRED TO]
FULLARA DEBBARMA VS. UNION OF INDIA [LAWS(GAU)-2007-4-23] [REFERRED TO]
KUMARI PRABHA SURESH VS. UNION OF INDIA [LAWS(KER)-2021-10-113] [REFERRED TO]
PRATAPSINGH JETSINGH RAJPUT VS. COMMISSIONER OF POLICE [LAWS(GJH)-2006-6-46] [REFERRED TO]
ABDUL RASHID DAR VS. UNION TERRITORY OF JAMMU AND KASHMIR [LAWS(J&K)-2021-8-89] [REFERRED TO]
MOHAMMAD MAQBOOL DAR VS. UT OF JAMMU AND KASHMIR [LAWS(J&K)-2021-9-38] [REFERRED TO]
TAHIR HUSSAIN MIR VS. STATE [LAWS(J&K)-2017-5-3] [REFERRED TO]
MANZOOR AHMAD DAR VS. STATE AND ORS [LAWS(J&K)-2018-11-36] [REFERRED TO]
BILAL AHMAD BHAT VS. STATE OF J & K [LAWS(J&K)-2019-7-153] [REFERRED TO]
MUSHTAQ AHMAD WANI VS. STATE OF JAMMU AND KASHMIR [LAWS(J&K)-2020-2-57] [REFERRED TO]
SAGAR SUNIL GAIKWAD VS. COMMISSIONER OF POLICE, PUNE [LAWS(BOM)-2018-3-330] [REFERRED TO]
RATHINAM @ RATHINAKUMAR VS. SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT [LAWS(MAD)-2011-12-260] [REFERRED]
ESSAKKIAMMAL VS. SECRETARY TO GOVERNMENT, GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2011-12-331] [REFERRED]
KARUPPASAMY KONAR VS. STATE [LAWS(MAD)-2011-12-353] [REFERRED]
UNION OF INDIA VS. KAUSHALYA DEVI [LAWS(PAT)-2007-3-84] [REFERRED TO]
S. PRIYA VS. THE SECRETARY TO GOVERNMENT, STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-4-374] [REFERRED TO]
SUGANY VS. THE PRINCIPAL SECRETARY, STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-7-43] [REFERRED TO]
ANNAMALAI VS. STATE OF TAMIL NADU, REP. BY ITS SECRETARY TO GOVERNMENT, HOME, PROHIBITION AND EXCISE DEPARTMENT. 2. THE COMMISSIONER, OFFICE OF THE COMMISSIONER OF POLICE [LAWS(MAD)-2014-2-284] [REFERRED TO]
P MALA VS. STATE AND OTHERS [LAWS(MAD)-2016-1-272] [REFERRED]
EZHULAMALAI VS. STATE OF TAMILNADU [LAWS(MAD)-2015-8-311] [REFERRED]
MAHESWARI VS. STATE OF TAMIL NADU; COMMISSIONER OF POLICE, EGMORE [LAWS(MAD)-2015-8-352] [REFERRED]
PEBAM NINGOL MIKOI DEVI VS. STATE OF MANIPUR [LAWS(GAU)-2010-2-3] [REFERRED TO]
VICTORIA VS. STATE OF TAMIL NADU; COMMISSIONER OF POLICE [LAWS(MAD)-2014-8-348] [REFERRED]
PARAPATTY SURESH VS. COMMISSIONER OF POLICE [LAWS(MAD)-2012-10-209] [REFERRED TO]
DINESH ALIAS BABULAL LALJI MISHRA VS. STATE OF GUJARAT [LAWS(GJH)-2006-6-71] [REFERRED TO]
SHRI. SAGAR PRAKASH BHOSALE VS. THE COMMISSIONER OF POLICE, SOLAPUR [LAWS(BOM)-2016-4-3] [REFERRED TO]
GHANSHYAM PARCHA VS. UNION OF INDIA [LAWS(ALL)-2014-7-411] [REFERRED TO]
SANJAY SINGH VS. UNION OF INDIA AND ORS. [LAWS(ALL)-2015-9-158] [REFERRED TO]
SANDEEP VS. STATE OF U P [LAWS(ALL)-2008-4-122] [REFERRED TO]
CHANDRAMATHI W/O DEILSON VS. STATE [LAWS(MAD)-2007-7-366] [REFERRED TO]
INDIRA VS. STATE [LAWS(MAD)-2011-12-327] [REFERRED]
MUTHURAMA KRISHNAN VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-12-330] [REFERRED]
KAMALAM VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-12-334] [REFERRED]
AMIR SHAFI BHAT VS. STATE [LAWS(J&K)-2019-7-115] [REFERRED TO]
MOHD YOUNIS DAR VS. STATE OF J&K [LAWS(J&K)-2019-12-65] [REFERRED TO]
VEERAMMA VS. GOVERNMENT OF TAMIL NADU [LAWS(MAD)-2015-9-265] [REFERRED TO]
ANBAZHAGAN VS. STATE OF TAMILNADU; COMMISSIONER OF POLICE COIMBATORE CITY [LAWS(MAD)-2015-9-370] [REFERRED]
KANMANI VS. SECRETARY TO GOVERNMENT; DISTRICT MAGISTRATE AND DISTRICT COLLECTOR [LAWS(MAD)-2015-8-411] [REFERRED]
BALAJI VS. STATE OF TAMIL NADU [LAWS(MAD)-2015-7-269] [REFERRED TO]
MARAKKA VS. THE STATE OF TAMIL NADU AND ORS. [LAWS(MAD)-2015-3-570] [REFERRED TO]
VELMURUGAN VS. STATE OF TAMIL NADU AND OTHERS [LAWS(MAD)-2015-10-351] [REFERRED]
SECRETARY TO GOVERNMENT VS. NABILA [LAWS(SC)-2014-12-35] [REFERRED TO]
K K SARAVANA BABU VS. STATE OF TAMIL NADU [LAWS(SC)-2008-8-63] [REFERRED TO]
HAIDARSHA ABDULSHA PIR VS. STATE OF GUJARAT [LAWS(GJH)-2020-9-701] [REFERRED TO]
NAUSHEENA VS. STATE OF KARNATAKA [LAWS(KAR)-2017-3-5] [REFERRED TO]
B SIVASHANKAR VS. STATE OF TAMIL NADU [LAWS(MAD)-2014-6-311] [REFERRED TO]
JOTHI VS. SECRETARY TO THE GOVERNMENT, STATE OF TAMIL NADU [LAWS(MAD)-2011-12-202] [REFERRED TO]
SEENIAMMAL VS. STATE OF TAMIL NADU [LAWS(MAD)-2011-12-306] [REFERRED]
ARUNACHALAM VS. STATE [LAWS(MAD)-2011-12-325] [REFERRED]
KASTHURI VS. STATE OF TAMIL NADU AND ORS [LAWS(MAD)-2015-10-341] [REFERRED]
RAVI VS. THE SECRETARY TO GOVERNMENT, STATE OF TAMILNADU, HOME, PROHIBITION & EXCISE DEPARTMENT AND ORS. [LAWS(MAD)-2015-6-324] [REFERRED TO]
R RABIYA VS. STATE; COMMISSIONER OF POLICE [LAWS(MAD)-2015-8-353] [REFERRED]
YASODHA VS. SECRETARY, STATE OF TAMIL NADU; COMMISSIONER OF POLICE [LAWS(MAD)-2015-7-479] [REFERRED]
PUJARI SINGH SON OF JANARDAN SINGH VS. STATE OF BIHAR AND ORS [LAWS(PAT)-2013-1-166] [REFERRED]
BHOLI SHARMA VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2014-6-59] [REFERRED TO]
ANTIM MANDAL VS. THE STATE OF BIHAR AND ORS. [LAWS(PAT)-2013-4-80] [REFERRED TO]
UNION OF INDIA VS. ANKIT ASHOK JALAN [LAWS(SC)-2019-11-71] [REFERRED TO]
ANKIT ASHOK JALAN VS. UNION OF INDIA [LAWS(DLH)-2019-8-49] [REFERRED TO]
PRAKASH BALKRISHNA PUJARI VS. COMMISSIONER OF POLICE GR MUMBAI MUMBAI [LAWS(BOM)-2006-6-40] [REFERRED TO]
REKHA UMESH SHETTY VS. STATE OF MAHARASHTRA [LAWS(BOM)-2007-7-44] [REFERRED TO]
CHEEKU BADLA VS. SUPERINTENDENT DISTRICT JAIL [LAWS(ALL)-2013-9-67] [REFERRED TO]
BHUPENDRA SINGH VS. STATE OF U P AND OTHERS [LAWS(ALL)-2013-9-341] [REFERRED]
SHRAVAN KUMAR YADAV VS. UNION OF INDIA [LAWS(ALL)-2013-1-133] [REFERRED TO]
JAMEEL ALIAS KUBRA VS. STATE OF U.P. AND 3 OTHERS [LAWS(ALL)-2016-3-328] [REFERRED TO]
CHANDSI SAH VS. STATE OF TELANGANA [LAWS(APH)-2017-7-79] [REFERRED TO]
IMTIYAZ AHMAD PAHLOO VS. STATE OF J&K [LAWS(J&K)-2019-12-10] [REFERRED TO]
MANZOOR AHMAD KHAN ALIAS MANA KHAN VS. UNION TERRITORY OF J&K [LAWS(J&K)-2021-5-54] [REFERRED TO]
SHAHEEN AHMAD PARRAY VS. UNION TERRITORY OF J & K [LAWS(J&K)-2021-7-20] [REFERRED TO]
NASIR KHAN ALIAS BOI VS. STATE OF MANIPUR [LAWS(GAU)-2007-10-15] [REFERRED TO]
ANIL DAYASHANKAR PANDE VS. COMMISSIONER OF POLICE [LAWS(GJH)-2006-6-48] [REFERRED TO]
KAVILOLI CHISHI VS. STATE OF NAGALAND [LAWS(GAU)-2021-7-16] [REFERRED TO]


JUDGEMENT

B. P. Singh, J. - (1.)This appeal by special leave is directed against the judgment and order of the High Court of Judicature at Madras, Chennai in H.C.P. No. 34 of 2005 whereby the High Court dismissed the habeas corpus petition filed by the appellant and upheld his detention under the Tamil Nadu Prevention of Dangerous Activities of Bootleggers, Drug Offenders, Forest Offenders, Goondas, Immoral Traffic Offenders and Slum Grabbers and Video Pirates Act, 1982 (Tamil Nadu Act 14 of 1982) (hereinafter referred to as the Act). The detaining authority finding the appellant to be a goonda under the provisions of the Act and there being a compelling necessity to detain him in order to prevent him for indulging in such further activities in future which were prejudicial to the maintenance of public order passed the impugned order of detention on 15th December, 2004.
(2.)The appeal came up for hearing before us on December 13, 2005. Since the order of detention was coming to an end on December 14, 2005 we heard the counsel for the parties and while allowing the appeal set aside the order of detention and directed the release of the appellant. We hereby give the reasons for our order made on December 13, 2005.
(3.)The appellant was detained by an order passed in exercise of powers conferred by sub-section (1) of Section 3 of the Act on the ground that he was a goonda within the meaning of the Act and that there was a compelling necessity to detain him in order to prevent him from indulging in such further activities in future which were prejudicial to the maintenance of the public order. The grounds of detention disclose that there were as many as 7 cases registered against the appellant. The complaints in those cases disclosed that the appellant claiming to be a spiritual mentor attracted large number of followers including females. In one case he had exploited the wife and the elder daughter of the complainant sexually and had also abducted his wife and daughter. In another case it was alleged that he cheated the wife of the complainant of jewellery worth Rs. 6,00,000/- promising to cure her of cancer, and it was later discovered that she was not suffering from any such ailment. Similarly on various false assurances given to other complainants he had deprived them of substantial sums of money taking advantage of the faith reposed in him by them as a spiritual person.


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