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Ramesh Yadav Vs. District Magistrate, Etah and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberCriminal Writ Petition No. 37 of 1985
Judge
Reported inAIR1986SC315; 1986CriLJ312; 1985(2)Crimes728(SC); 1985(2)SCALE486; (1985)4SCC232; 1985(17)LC1045(SC)
ActsIndian Penal Code (IPC) - Sections 147, 148, 149, 197, 307, 364, 395 and 396; Constitution of India - Article 32; National Security Act, 1980 - Sections 3(2)
AppellantRamesh Yadav
RespondentDistrict Magistrate, Etah and ors.
Excerpt:
.....that merely on ground that any accused in detention as under-trial prisoner was likely to get bail the order of detention under section 3 should not ordinarily be passed - order of detention not sustainable and it is contrary to principles relating to preventive detention - appeal allowed. - goa, daman and diu agricultural tenancy act (7 of 1964) section 7: [tarun chatterjee & aftab alam,jj] interpretation of the expression if any question arises whether any person is or was a tenant held, the expression is or was tenant in section 7 would include the positive declaration as well as the negative declaration. under section 7, which is pari materia with section 70 of the bombay tenancy act, the mamlatdar is conferred with power to decide the question after holding an enquiry..........sharma on the basis of which crime no. 72/80 under section 395/197, i.p.c. was registered and the trial was pending; (2) on may 10/11, 1980, the detenu along with members of his gang armed with dangerous weapons committed a dacoity at the house of one munna lal and a case under section 396, i.p.c. was pending; (3) on july 4, 1980, the detenu along with others opened fire on a police party with the intention to kill them. when the police finding the detenu and the gang of dacoits accosted them, a kidnapped boy was recovered from the gang of dacoits and a prosecution under sections 147, 148, 149, 307 and 364, i.p.c. is pending; (4) the detenu is an active member of the inter-district gang enlisted as no, i.d. 64; (5) on january 8, 1983, information was received by the police that a gang.....
Judgment:

Ranganath Misra, J.

1. This application under Article 32 of the Constitution is directed against the order of detention of the petitioner Under Section 3(2) of the National Security Act, 1980. The order is dated September 16, 1984, and was made at a time when the petitioner had already been in Mainpuri Jail as an under trial prisoner in connection with certain pending criminal s. The grounds of detention were served on the petitioner along with the order of detention. Petitioner asked for certain papers with a view to making an effective representation but when the request was rejected, the petitioner made a representation. The Board did not accept the petitioner's plea. The petitioner's detention was confirmed by the State Government. Thereupon the writ petition has been filed.

2. A return has been made to the rule nisi and the detaining authority has justified his order. It may be pointed out that the petitioner had '. been detained under the same provision by an earlier order dated December 7, 1981. That detention was quashed by the Allahabad High Court by order dated May 27, 1982, in writ petition No. 2649/82.

3. Five grounds were advanced in support of the order of detention. They are :

(1) An incident of April 16, 1980, when the detenu and the members of his gang came armed with dangerous weapons and committed a dacoity in the house of one Bhudev Sharma on the basis of which Crime No. 72/80 Under Section 395/197, I.P.C. was registered and the trial was pending;

(2) On may 10/11, 1980, the detenu along with members of his gang armed with dangerous weapons committed a dacoity at the house of one Munna Lal and a case Under Section 396, I.P.C. was pending;

(3) On July 4, 1980, the detenu along with others opened fire on a police party with the intention to kill them. When the police finding the detenu and the gang of dacoits accosted them, a kidnapped boy was recovered from the gang of dacoits and a prosecution Under Sections 147, 148, 149, 307 and 364, I.P.C. is pending;

(4) The detenu is an active member of the inter-District gang enlisted as No, I.D. 64;

(5) On January 8, 1983, information was received by the police that a gang of dacoits were present in Village Kapreta. When the police accosted there was exchange of fire as a result of which three dacoits of the gang of the detenu died. Though the detenu was identified he escaped. A criminal case was instituted for offences Under Sections 147, 148, 149, 307, IPC read with Section 25 of the Arms Act and Sections 5/7 of the Explosives Act but the detenu was acquitted after trial for want of evidence.

4. In the grounds of detention, apart from specifying the above five grounds, reference was made to the fact that the detenu creates public terror on account of his criminal activities which are absolutely prejudicial to the maintenance of public order. It was further mentioned therein:

At this time you were detained in the District Jail, Mainpuri and you have filed an application for bail in the Court of law which is fixed for hearing on September 17, 1984, and there is positive apprehension that after having bail you will come out of the jail and I am convinced that after being released on bail you will indulge in activities prejudicial to the maintenance of public order.

5. Five grounds were indicated of which four are referable to specific incidents. Of these four, three are of 1980, prior to the making of the previous order of detention. They are certainly stale and not available to be used in an order of detention of 1984. The only other incident which was subsequent to the quashing of the previous detention and which may have some nexus with the present order of detention is of 1983. Admittedly, a trial had taken place and there has been acquittal. That ground, therefore, was not available to be used.

6. On a reading of the grounds, particularly the paragraph which we have extracted above, it is clear that the order of detention was passed as the detaining authority was apprehensive that in case the detenu was released on bail he would again carry on his criminal activities in the area. If the apprehension of the detaining authority was true, the bail application had to be opposed and in case bail was granted, challenge against that order in the higher forum had to be raised. Merely on the ground that an accused in detention as an under trial prisoner was likely to get bail an order of detention under the National Security Act should not ordinarily be passed. We are inclined to agree with counsel for the petitioner that the order of detention in the circumstances is not sustainable and is contrary to the well settled principles indicated by this Court in series of cases relating to preventive detention. The impugned order, therefore, has to be quashed.

7. We allow the writ petition, and direct that the petitioner be set at liberty forthwith unless he is in lawful detention otherwise.


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