KORRA KISHORE Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-3-7
HIGH COURT OF ANDHRA PRADESH
Decided on March 11,2022

Korra Kishore Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

CHEEKATI MANAVENDRANATH ROY,J. - (1.) This criminal petition is filed under Sec. 439 of the Code of Criminal Procedure, 1973, to enlarge the petitioners on bail.
(2.) The petitioners are A-1 to A-4 in Crime No.140 of 2021 of Araku Vally Police Station, Visakhapatnam District.
(3.) A case under Ss. 20(b)(ii)(C) read with Sec. 8(c) of the Narcotic Drugs and Psychotropic Substances Act, 1985 (for short 'NDPS ' Act) was registered against them in the above crime.;


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