YASHODHA Vs. STATE
LAWS(DLH)-2007-11-89
HIGH COURT OF DELHI
Decided on November 07,2007

YASHODHA Appellant
VERSUS
STATE Respondents

JUDGEMENT

- (1.) BY way of the present application, petitioner is seeking bail in this case.
(2.) ON 4th January, 2007, the petitioner was arrested on the basis of secret information and was found in possession of 2 kgs of Charas. Charge sheet has been filed in this case and the matter is pending before the trial court for consideration of charge.
(3.) IT has been contended by learned counsel for the petitioner that the petitioner is in jail since 4th January, 2007 and she is a lady and perusal of the charge sheet reveals that only one sample Mark A containing dark greenish brown coloured rod shaped cylindrical solid material weighing 23gms. was sent to FSL, whereas as per allegations, the petitioner was in possession of two black coloured substances, one cylindrical shaped and one slab shaped and two samples of 25gms each were taken and sealed as Mark a and B. Under these circumstances, there are inherent contradictions in the case of prosecution and as such the petitioner is entitled to bail.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.