Section 15   [ View Judgements ]

Revocation of detention order


(1) Without prejudice to the provisions of Section 22 of the of Orissa General Clauses Act I of 1937, a detention order may, at any time, be revoked or modified by the Government, or any officer authorised in that behalf by the Government, notwithstanding that the order has been made by a District Magistrate mentioned in Sub-section (2) of Section 3 or by the Government.



(2) The revocation or expiry of a detention order shall not bar the making of a fresh detention order under Section 3 against the same person, in any case, where fresh facts have arisen after the date of revocation or expiry, on which the Government or the District Magistrate, as the case may be, is satisfied that such an order should be made.

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