Kerala High Court: Bail Application Allowed on Ground of Procedural Infraction by Detecting Officer  ||  Delhi High Court: First-Come-First-Serve Criteria Under Election Symbols Order, 1968 Upheld  ||  SC: Open Schools Recognized by CBSE Shall be Recognized by National Medical Council For NEET  ||  MeitY: Social Media Intermediaries to Take Permission Before Launching AI Products in Country  ||  NBDSA Imposes Penalty on Several News Channels for Spreading Communal Hatred  ||  NBDSA Issue Guidelines For Broadcasting Information Related to LGBTQIA+ Community  ||  Gauhati High Court Frames Policy For Persons With Disabilities  ||  All. HC: Bail Granted to Assessee Since Proceedings u/s 70 and 74 of GST Act Pending for Too Long  ||  Kar. HC: Deflection From Terms of Compromise Will Lead to Re-Imposition of Conviction Order  ||  Supreme Court: MPs/MLAs Cannot Claim Immunity Under Constitution of India For Receiving Bribe    

Allahabad HC: Externment Order is Serious Inroad on Citizen’s Liberty - (15 Apr 2021)

CRIMINAL

Allahabad High Court has observed that an externment order is a "serious inroad on citizen's liberty" and that the innate declaration that a person is a "goonda" is "irreversibly ruinous of his reputation." The Court has set aside orders made by the District Magistrate externing the petitioner under section 3(3) of the Uttar Pradesh Control of Goondas Act, 1970 along with an appellate approval order for the reason that they did not disclose "general nature of material allegations" against him.

Tags : ALLAHABAD HIGH COURT   EXTERNMENT ORDER  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved