AMOL DAS Vs. STATE OF C G
LAWS(CHH)-2005-2-17
HIGH COURT OF CHHATTISGARH
Decided on February 14,2005

Amol Das Appellant
VERSUS
State Of C G Respondents

JUDGEMENT

- (1.) HEARD .
(2.) THE applicant has preferred this bail application under Section 439 of the Cr.P.C. He is accused in Crime No. 247/2004 registered at Police Station Shivrinarayan, Dist-janjgir Champa (CG) for commission of offence punishable under Sections 20-B/22 of the Narcotic Drugs and Psychotropic Substances Act. Allegation against the applicant is that 11 kg 100 gms Ganja was found in his house and that was seized. Contention of the applicant is that he is not the owner of the house and the said Ganja is not recovered from his possession. Never he was involved in any of the offences.
(3.) THERE is no evidence to suggest that the applicant is continuously involved in such offences and on release, he will again commit any crime. The Ganja recovered is more than lesser quantity but less than commercial quantity.;


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