RASHID HASAN ROOMI Vs. UNION OF INDIA
LAWS(ALL)-1965-12-20
HIGH COURT OF ALLAHABAD
Decided on December 15,1965

RASHID HASAN ROOMI Appellant
VERSUS
UNION OF INDIA Respondents


Referred Judgements :-

KARIMUNNISA V. STATE OF MADHYA PRADESH [REFERRED TO]
ALLAH BANDI VS. GOVT OF UNION OF INDIA UOI [REFERRED TO]
MOHAMMAD UMAR VS. STATE [REFERRED TO]
STATE VS. ABDUL HAMID [REFERRED TO]



Cited Judgements :-

SHAM ROJ VS. ADDL SUPERINTENDENT OF POLICE [LAWS(CAL)-1977-6-8] [REFERRED TO]


JUDGEMENT

- (1.)BY this petition under Section 491 of the Code of Criminal Procedure a challenge is raised to the validity of the petitioners' detention in the district jail, Fatehpur, in pursuance to an order purporting to be under Foreigners Internment Order, 1962, and it is prayed that he be set at liberty.
(2.)HAVING heard learned counsel for the parties at some length, we directed yesterday that the petitioner be set at liberty forthwith. We now propose to give our reasons for the order.
(3.)THE undisputed facts which are relevant to the questions in controversy are of somewhat unusual nature and raise interesting questions of law.
;


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