B BABU NARAPA BALAJI Vs. STATE OF A.P.
LAWS(APH)-2020-9-40
HIGH COURT OF ANDHRA PRADESH
Decided on September 10,2020

B Babu Narapa Balaji Appellant
VERSUS
STATE OF A.P. Respondents

JUDGEMENT

- (1.)This petition is filed under Section 438 of the Code of Criminal Procedure, 1973, to enlarge the petitioner on bail in the event of his arrest.
(2.)The petitioner is A-3 in Crime No.51 of 2020 of Molakalacheruvu Police Station, Chittoor District.
(3.)The offences registered against him are under Sections 34(I) r/w 34(a), 11(2) and 42 of the A.P. Excise (Amendment) Act, 2020 (for short "Excise Act").
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