RAVI KUMAR Vs. DEPUTY COMMISSIONER OF POLICE
LAWS(DLH)-1983-8-9
HIGH COURT OF DELHI
Decided on August 05,1983

RAVI KUMAR Appellant
VERSUS
DEPUTY COMMISSIONER OF POLICE, WEST DISTRICT, DELHI Respondents


Referred Judgements :-

PREM CHAND V. UNION OF INDIA AND OTHERS [REFERRED TO]



Cited Judgements :-

CHAMELI VS. COMMISSIONER OF POLICE [LAWS(DLH)-1988-8-19] [REFERRED TO]
SURJEET SINGH VS. STATE [LAWS(DLH)-1998-3-30] [REFERRED]
KAUSHALYA VS. STATE [LAWS(DLH)-1987-8-22] [REFERRED TO]
SHAILENDRA KAUR VS. LT GOVERNOR [LAWS(DLH)-2001-4-45] [REFERRED]
MOHAMMAD AFZAL VS. STATE [LAWS(DLH)-2001-11-43] [REFERRED TO]


JUDGEMENT

R.N.Aggarwal,J. - (1.)Rule D.B.
(2.)The Deputy Commissioner of Police District, New Delhi served the petitioner with a notice under section 50 of the Delhi Police Act, 1978 calling upon him to show cause why he should not be externed from the union Territory of Delhi for a period of 2 years under section 47 of the Delhi Police Act,
(3.)The relevant part of the notice is as follows :
"You are found to have been involved in the following cases committing offences punishable under Excise Act. Arms Act and committing offences of keeping/receiving stolen property, there are reasonable grounds for believing that you are engaged in the commission of offences punishable under Chapter XVII of Indian Penal Code. Your movements and acts causing or are calculated to cause alarm danger and harm to the persons and property JUDGEMENT_285_DLT25_1984Html1.htm All that has been mentioned above makes out a case under section 47 (a) (b) D.P. Act, 1978 against you."

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