RASIDKHA SATTARKHA PATHAN Vs. STATE OF GUJARAT
LAWS(GJH)-2016-1-51
HIGH COURT OF GUJARAT
Decided on January 18,2016

Rasidkha Sattarkha Pathan Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

A.J.DESAI, ASHISH TRIPATHI, JJ. - (1.) This application is filed under Section 439 of the Code of Criminal Procedure, 1973 for regular bail in connection with first information report registered as C.R. No.II -84/2015 with Ankleshwer City Police Station, Bharuch, for the offences punishable under Sections 8(C) and 20 (B) of the Narcotic Drugs and Psychotropic Substances (NDPS) Act, 1985. The applicant has been arrested since 29.08.2015
(2.) Learned advocate for the applicant submits that investigation is over and the quantity allegedly recovered from the applicant was approximately of 8.051 kgs. of Ganja, which is less than the commercial quantity as 20 kgs. Besides, the applicant has no criminal antecedents and considering the above, the applicant may be enlarged on bail.
(3.) Heard learned APP for the respondent -State, who opposed to grant bail looking to the nature and gravity of offence.;


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