VINOD KUMAR Vs. COMMISSIONER OF POLICE
LAWS(DLH)-1983-9-40
HIGH COURT OF DELHI
Decided on September 26,1983

VINOD KUMAR Appellant
VERSUS
COMMISSIONER OF POLICE Respondents




JUDGEMENT

AGGARWAL, J. - (1.)ON 19th September 1983, after hearing the learned counsel for the parties we held that the detention order was not legal and ordered the release of the petitioner for reasons to be given later. We now proceed to give reasons for the order.
(2.)THIS is a petition by Vinod Kumar Jain, Managing Director of M/s Jain Shudh Vanaspati Limited, for the quashing of the order of detention dated 24th August 1983.
By an order dated 24th August, 1983, under Sub-Section (2) of section 3 of the National Security Act, 1980 the Commissioner of Police Shri S.C. Tandon detained the petitioner with a view to preventing him from acting in a manner prejudicial to the maintenance of public order.

(3.)THE petitioner had entered into a contract for the import of beef tallow with M/s. Algul Private Ltd., Singapore, as letter of authority holder from M/s. B. Arun Kumar and Company, the licensees. The petitioner imported about 17000 metric tones of beef tallow under the said contract. There were objection to the import. On 24th May 1983 the Collector of Customs passed an order confiscating the goods but allowed the importers on payment of the fine to clear the goods for home consumption. Mr. Parasaran, the learned Attorney General, fairly stated that the legality or otherwise of the import is not in issue in this case.
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