w w w . L a w y e r S e r v i c e s . i n



Padmavathy v/s The Secretary To Government, Government Of India, Ministry Of Home Affairs, Department Of Internal Security, North Block, New Delhi & Others


Company & Directors' Information:- H & R BLOCK (INDIA) PRIVATE LIMITED [Active] CIN = U72900PN2006PTC128344

Company & Directors' Information:- AT HOME INDIA PRIVATE LIMITED [Active] CIN = U17211DL2001PTC112255

Company & Directors' Information:- SECURITY CO LTD [Active] CIN = L65929WB1948PLC016992

Company & Directors' Information:- G SECURITY (INDIA) PRIVATE LIMITED [Active] CIN = U74920MH2004PTC150235

Company & Directors' Information:- S R SECURITY PRIVATE LIMITED [Active] CIN = U74920MH2005PTC152956

Company & Directors' Information:- S R SECURITY PRIVATE LIMITED [Active] CIN = U74110MH2005PTC152956

Company & Directors' Information:- B D SECURITY PRIVATE LIMITED [Active] CIN = U74920JK2006PTC002638

Company & Directors' Information:- V HOME PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109331

Company & Directors' Information:- G I SECURITY PRIVATE LIMITED [Active] CIN = U74140WB1993PTC057724

Company & Directors' Information:- R M G SECURITY PRIVATE LIMITED [Strike Off] CIN = U74910TN1997PTC038969

Company & Directors' Information:- G D A SECURITY PVT LTD [Active] CIN = U74899DL1973PTC006424

Company & Directors' Information:- J S D SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2009PTC197167

Company & Directors' Information:- H AND R BLOCK (INDIA) PRIVATE LIMITED [Strike Off] CIN = U00892PN2006PTC128344

Company & Directors' Information:- S M SECURITY PRIVATE LIMITED [Strike Off] CIN = U74899DL1996PTC007805

Company & Directors' Information:- J AND J SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2004PTC128735

Company & Directors' Information:- HOME SECURITY PRIVATE LIMITED [Strike Off] CIN = U00898JH1997PTC007846

Company & Directors' Information:- W B SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920RJ2012PTC040905

Company & Directors' Information:- G T I SECURITY PRIVATE LIMITED [Active] CIN = U74999MH2013PTC251541

Company & Directors' Information:- J. B. C. SECURITY PRIVATE LIMITED [Active] CIN = U74999MH2017PTC302126

Company & Directors' Information:- AT SECURITY PRIVATE LIMITED [Strike Off] CIN = U74999DL2012PTC234962

Company & Directors' Information:- AMP SECURITY PRIVATE LIMITED [Active] CIN = U74999DL2017PTC316440

Company & Directors' Information:- L N T SECURITY PRIVATE LIMITED [Strike Off] CIN = U74899DL2001PTC109776

Company & Directors' Information:- VERSUS SECURITY PRIVATE LIMITED [Strike Off] CIN = U74900DL2009PTC195274

Company & Directors' Information:- S O L SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2002PTC115968

Company & Directors' Information:- H S SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2004PTC127249

Company & Directors' Information:- M P S SECURITY PRIVATE LIMITED [Under Process of Striking Off] CIN = U74920DL2007PTC169952

Company & Directors' Information:- M AND G SECURITY PRIVATE LIMITED [Active] CIN = U74920HR2020PTC087465

Company & Directors' Information:- I S S SECURITY PRIVATE LIMITED [Strike Off] CIN = U74920DL2000PTC103574

    H.C.P. No. 1079 of 2020

    Decided On, 30 November 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE M.M. SUNDRESH & THE HONOURABLE MR. JUSTICE D. KRISHNAKUMAR

    For the Petitioner: Mohammed Saifulla, Advocate. For the Respondents: R2 to R6, D. Bharathachakravarthy, Public Prosecutor.



Judgment Text

(Prayer: Petition filed under Article 226 of the Constitution of India to issue a writ of habeas corpus to call for the records relating to the detention order in No. 09/DM/RO/D2/PPASAA/2020, dated 21.02.2020 passed by the 3rd respondent under the Puducherry Prevention of Anti~Social Activities Act, 2008 (Act 10 of 2010) and set aside the same and direct the respondent to produce the petitioner’s son MANIMARAN @ MANI @ DOOM MANI S/O. FERNANDEZ aged about 31 years the detenue, now confined in Central Prison, Kalapet, Puducherry before this Hon’ble court and set the petitioner’s son MANIMARAN @ MANI @ DOOM MANI S/O. FERNANDEZ aged about 31 years the detenu herein at liberty.)M.M. Sundresh, J.The petitioner is the mother of Manimaran @ Mani @ Doom Mani, S/o.Fernandez, aged about 31 years, who is the detenu. The detenu has been detained by the third respondent by his order in No. 09/DM/RO/D2/PPASAA/2020, dated 21.02.2020, holding him to be a “Dangerous Person“, as contemplated under sub section (2) of Section 3 of the Puducherry Prevention of Anti~Social Activities Act, 2008. The said order is under challenge in this Habeas Corpus Petition.2. We have heard the learned counsel appearing for the petitioner and the learned Public Prosecutor (Puducherry) appearing for the respondents. We have also perused the records produced by the Detaining Authority.3. Though the learned counsel for the petitioner has raised several other grounds to assail the order of detention, he has mainly focused his argument on the ground that the additional information in the bail petition was not served to the detenu. This deprived the detenu from making effective representation. Therefore, on this sole ground, the detention order is liable to be quashed.4. On consideration of the submissions made on either side and upon perusal of the documents available on record of the booklet, it is clear that the additional information in the bail petition was not served to the detenu. Thus the impugned detention order is liable to be set aside on this ground.5. In the result, the Habeas Corpus Petition is allowed and the order of detention in No.09/DM/RO/D2/PPASAA/2020, dated 21.02

Please Login To View The Full Judgment!

.2020, passed by the third respondent is set aside. The detenu, namely, Manimaran @ Mani @ Doom Mani, S/o.Fernandez, aged about 31 years, is directed to be released forthwith unless his detention is required in connection with any other case.
O R