PACHINA SRINU Vs. STATION HOUSE OFFICER
LAWS(APH)-2020-12-130
HIGH COURT OF ANDHRA PRADESH
Decided on December 08,2020

Pachina Srinu Appellant
VERSUS
STATION HOUSE OFFICER Respondents

JUDGEMENT

LALITHA KANNEGANTI,J. - (1.)This Criminal Petition is filed under Sections 437 and 439 Cr.P.C. seeking regular bail to the petitioner in connection with Crime No.69 of 2020 on the file of Anantagiri Police Station, Visakhapatnam District.
(2.)The petitioner is arrayed as Accused No.2 in the above crime and alleged to have committed the offences punishable under Section 8(c ) read with 20 (b) (ii) (c ) of NDPS Act, 1985.
(3.)The case of the prosecution is that on 16.07.2020 on receiving the credible information about illegal transportation of ganja, the police have conducted vehicle checking at Damuku Main Road Junction and found an Innova Car bearing No.DL 04 CNE 1300 coming from Araku proceeding towards Visakhapatnam side, upon seeing the police, when the Accused tried to escape , the police caught hold of them, and upon enquiry, the police found 120 Kgs of Ganja in the vehicle. Later, the petitioner confessed that basing on the advise of A.1, he purchased Ganja from the remote areas of Orissa in a car and later they both want to sell away the same to another person by name Mr Rama Rao. On 20.7.2020 the petitioner was arrested in a different crime i.e., Crime No.70 of 2020 under NDPS Act and was remanded to judicial custody.
;


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