Monday, November 30, 2020
Preventive Detention

Preventive Detention

Maharashtra Prevention of Dangerous Activities of Slumlords, Bootleggers, Drug-Offenders, Dangerous Persons,...

SUPREME COURT OF INDIA DIVISION BENCH STATE OF MAHARASHTRA AND OTHERS — Appellant Vs. BALU S/O WAMAN PATOLE — Respondent ( Before : Indira Banerjee and M. R. Shah,...

Criminal Law–Detention–Writ petition before High Court to quash the order of...

2009(1) LAW HERALD (SC) 49 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Mukundakam Sharma Criminal Appeal No....

Prevention Detention—Unexplained delay of 5 days by District Magistrate in sending...

2018(3) Law Herald (SC) 1903 : 2018 LawHerald.Org 1403 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Chief Justice Dipak Misra Hon'ble Mr. Justice A.M. Khanwilkar Hon'ble Mr....

Preventive Detention—The legislation does not require the detaining authority to specify...

(2018) 4 JT 164 : (2018) 5 SCALE 492 SUPREME COURT OF INDIA FULL BENCH SECRETARY TO GOVERNMENT OF TAMIL NADU PUBLIC (LAW AND ORDER) REVENUE DEPARTMENT...

Prevention Detention—Second detention order after revocation of first detention order can...

(2017) 100 ACrC 256 : (2017) 175 AIC 132 : (2017) 3 AICLR 324 : (2017) AIR(SCW) 3250 : (2017) AIR(SC) 3250 : (2017)...

Preventive detention-It is clear that each ‘basic fact’ would constitute a...

(2017) 99 ACrC 325 : (2017) 171 AIC 143 : (2017) AIR(SCW) 230 : (2017) 1 AIRBomR(Cri) 519 : (2017) AIR(SC) 230 : (2017)...

Preventive Detention—Blanket order of detention without specifying the period of detention...

2017(2) Law Herald (SC) 1576 : 2017 LawHerald.Org 1134 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice N. V. Ramana Hon'ble Mr. Justice Prafulla C. Pant CRIMINAL...

Constitution of India – Article 22(5) – Right to Information Act,...

  AIR 2012 SC 3370 : (2012) CriLJ 3848 : (2012) 281 ELT 641 : (2012) 6 JT 314 : (2012) 6 SCALE 367 :...

National Security Act, 1980 – Section 3(2) – Preventive detention –...

  AIR 2006 SC 711 : (2006) CriLJ 560 : (2006) 1 SCC 515 : (2006) 1 UJ 347 : (2006) AIRSCW 1 : (2005)...

Constitution of India, 1950 – Article – 22, 22(5) – Order...

  (2000) 69 ECC 465 : (2000) 2 JT 287 : (2000) 9 SCC 561 SUPREME COURT OF INDIA SOLOMON CASTRO — Appellant Vs. STATE OF KERALA AND OTHERS...

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