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Karam Chand Vs. the State of Jammu and Kashmir - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Judge
Reported in(1970)1SCC374
AppellantKaram Chand
RespondentThe State of Jammu and Kashmir
Excerpt:
- - 3/c/1968 dated 16-2-1968. whereas i, bharat bhushan ias, divisional commissioner, jammu an satisfied that with a view to preventing shri karam chand s/o khushi ram r/o chan gran p/s kathua from acting in any manner prejudicial to the security of the state, it is necessary so to do:.....bhushan ias, divisional commissioner, jammu an satisfied that with a view to preventing shri karam chand s/o khushi ram r/o chan gran p/s kathua from acting in any manner prejudicial to the security of the state, it is necessary so to do:now, therefore, in exercise of the powers conferred by section 3(2) read with section 5 of the jammu and kashmir preventive detention act, 1964 i, bharat bhushan, ias. divisional commissioner, jammu hereby direct that the said karam chand be detained in the central jail jammu subject to such conditions as to maintenance of discipline and punishment for breaches of discipline as have been specified in the jammu and kashmir detinues general order 1968.sd/- bharat bhushan iasdivisional commissioner, jammuon the same day the said officer made another.....
Judgment:
ORDER

No. 3/C/1968

dated 16-2-1968.

Whereas I, Bharat Bhushan IAS, Divisional Commissioner, Jammu an satisfied that with a view to preventing Shri Karam Chand s/o Khushi Ram r/o Chan Gran P/S Kathua from acting in any manner prejudicial to the security of the State, it is necessary so to do:

Now, therefore, in exercise of the powers conferred by Section 3(2) read with Section 5 of the Jammu and Kashmir Preventive Detention Act, 1964 I, Bharat Bhushan, IAS. Divisional Commissioner, Jammu hereby direct that the said Karam Chand be detained in the Central Jail Jammu subject to such conditions as to maintenance of discipline and punishment for breaches of discipline as have been specified in the Jammu and Kashmir Detinues General Order 1968.

Sd/- Bharat Bhushan IAS

Divisional Commissioner, Jammu

On the same day the said officer made another order under Section 8 read with Section 13A of the aforesaid Act directing that the detenue be informed that it is against the public interest to disclose to him the grounds on which his detention order was made. This order is in the following terms:


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