MALOTHI SAYI KUMAR Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-10-70
HIGH COURT OF ANDHRA PRADESH
Decided on October 12,2020

Malothi Sayi Kumar Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Cheekati Manavendranath Roy,J. - (1.)The petitioners in these two petitions are A-1 and A-2 in the same Crime No.484 of 2020 of Gannavaram Police Station, Krishna District. Therefore, both these petitions are heard together and they are being disposed of by this common order.
(2.)These two petitions are filed under Section 439 of Code of Criminal Procedure, 1973 to enlarge the petitioners on bail.
(3.)The offences registered against the petitioners are under Sections 8(c) r/w 20(b)(ii)(C) of the Narcotic Drugs and Psychotropic Substances Act, 1985 (for short "N.D.P.S. Act").
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