JOGINDER SINGH Vs. STATE OF CHHATTISGARH
LAWS(CHH)-2003-1-10
HIGH COURT OF CHHATTISGARH
Decided on January 16,2003

JOGINDER SINGH Appellant
VERSUS
STATE OF CHHATTISGARH Respondents

JUDGEMENT

K.H.N. Kuranga, J. - (1.)Heard both the Counsel.
(2.)This petition under Section 438 of Cr.PC has been filed by applicant Joginder Singh for grant of anticipatory bail, apprehending arrest in Crime No. 125 of 2002 registered in Tumgaon Police Station for the offence punishable under Section 49-A of the Chhattisgarh Excise Act (for short 'the Act').
(3.)In the first instance learned Counsel appearing for the State-respondent submitted that this petition filed under Section 438 of Cr.PC by the applicant is not maintainable in view of Section 59-A of the Act.


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