BHAIDAS MANEK BAUDH @ SONAVANA Vs. COMMISSIONER OF POLICE, SURAT
LAWS(GJH)-1988-12-24
HIGH COURT OF GUJARAT
Decided on December 06,1988

Bhaidas Manek Baudh @ Sonavana Appellant
VERSUS
COMMISSIONER OF POLICE, SURAT Respondents

JUDGEMENT

MAJMUDAR, J. - (1.)Once the detaining authority has verified the veracity of the statements and asserted their genuineness by stating so on oath, there would be no reason for the Court to hold that these statements are concocted or that they were of fictitious persons or they were not residing at the places shown in the grounds of detention. Consequently there is no factual basis whatsoever for the submission that the addresses supplied to the petitioner were not complete and therefore he could not ascertain as to who they were and why they were deposing against him, and, therefore he could not make effective representation against the order of detention based on the said statements. In fact it is found that the witnesses were genuine and were residing at the given addresses. Therefore no constitutional right of detenu under Article 22(5) of the Constitution is found to have been violated.
Rule discharged.

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