Section 5   [ View Judgements ]

Power to regulate place and conditions of detention


Every person in respect of whom a detention order has been made shall be liable-



(a) to be detained in such place and under such conditions, including conditions as to maintenance, discipline and punishment for breaches of discipline, as the Government may, by general or special order, specify; and



(b) to be removed from one place of detention to another place of detention, within the State by order of the State Government.

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