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Kamal Pathak Vs. the District Magistrate, Burdwan and ors. - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtSupreme Court of India
Decided On
Case NumberWrit Petition No. 446 of 1974
Judge
Reported inAIR1975SC1145; (1975)3SCC763; 1975(7)LC115(SC)
ActsMaintenance and Internal Security Act, 1971 - Sections 3
AppellantKamal Pathak
RespondentThe District Magistrate, Burdwan and ors.
Excerpt:
.....with in the absence of appeal by insurer. - in any event, the two incidents set out in the grounds of detention clearly suggested that the petitioner was a dangerous person......may, 1972 and the other on 12th june, 1972. it appears from the affidavit in reply filed by the district magistrate that in respect of these two incidents hirapur case no. 16 dated 27th may, 1972 and hirapur case no 23. dated 24th june, 1972 were registered and though the name of the petitioner was not mentioned in the first information report, his participation in these two incidents was revealed in the course of investigation. the police tried to arrest the petitioner in connection with these two cases, but the petitioner could not be arrested as he was absconding there was evidence against the petitioner showing his complicity in respect of these two incidents, but the witnesses were not willing to come forward to give evidence for fear of safety of their lives and the police were,.....
Judgment:

P.N. Bhagwati, J.

1. The District Magistrate, Burdwan, by an order dated 29th August, 1972, made under Sub-section (1) read with Sub-section (2) of Section 3 of the Maintenance of Internal Security Act, 1971, directed that the petitioner be detained on the ground that with a view to preventing him from acting in any manner prejudicial to the maintenance of supplies and services essential to the community it was necessary to detain him. The grounds on which the order of detention was based referred to two incidents of theft, one on 25th May, 1972 and the other on 12th June, 1972. It appears from the affidavit in reply filed by the District Magistrate that in respect of these two incidents Hirapur Case No. 16 dated 27th May, 1972 and Hirapur Case No 23. dated 24th June, 1972 were registered and though the name of the petitioner was not mentioned in the first information report, his participation in these two incidents was revealed in the course of investigation. The police tried to arrest the petitioner in connection with these two cases, but the petitioner could not be arrested as he was absconding There was evidence against the petitioner showing his complicity in respect of these two incidents, but the witnesses were not willing to come forward to give evidence for fear of safety of their lives and the police were, therefore, constrained to drop the cases against the petitioner. The first case was dropped on 11th August, 1972, while the other was dropped on 30th August, 1972. It was in these circumstances that the District Magistrate passed the order dated 29th August, 1972 directing detention of the petitioner. Pursuant to the order of detention the petitioner was arrested on 3rd September, 1972, and the grounds of detention were served on him The formalities required by the Act were thereafter complied with within the prescribed time limits and the order of detention was ultimately confirmed by the State Government.

2. The only ground on which the petitioner challenged the validity of the order of detention was based on the following averment made in paragraph 7 of the affidavit in reply filed by the District Magistrate :

The said detenu was ultimately discharged from the cases on the prayer of the Police from the said cases not because there was no evidence against him but because this detenu being a dangerous person witnesses were afraid to depose against him.

3. The argument of the petitioner was that there must have been some material before the District Magistrate from which he inferred that the petitioner was a dangerous person and since this material was not disclosed to the petitioner, be was denied an opportunity of making effective representation and the order of detention was, therefore, invalid. This argument is wholly without force. There is nothing on the record to show that there was before the District Magistrate any material other than the grounds of detention served on the petitioner. The District Magistrate did not rely on the circumstance that the petitioner was a dangerous person for the purpose of reaching his subjective satisfaction as regards the necessity for the detention of the petitioner. He referred to the fate of the petitioner being a dangerous person in his affidavit in reply merely by way of giving a reason why the witnesses were not willing to come forward to give evidence against him. That was not a circumstance taken into account by him for the purpose of arriving at his subjective satisfaction. In any event, the two incidents set out in the grounds of detention clearly suggested that the petitioner was a dangerous person. No inference could, therefore, be drawn that there was any other material before the District Magistrate which was not disclosed to the petitioner.

4. The petition, therefore, fails and the rule is discharged.


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