MATTA SIVANNALAYANA SIVANARAYANA SIVA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-4
HIGH COURT OF ANDHRA PRADESH
Decided on January 05,2022

Matta Sivannalayana Sivanarayana Siva Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) This petition is filed under Sec. 438 of the Code of Criminal Procedure, 1973 (for short "Cr.P.C. ") seeking pre-arrest bail to the petitioner/A2 in the event of his arrest in connection with Crime No.1760 of 2021 of Special Enforcement Bureau Station, Rajamahendravaram South, East Godavari District, registered for the offence punishable under Sec. 7-B read with Ss. 8-A and 8-B of the Andhra Pradesh Prohibition (Amendment) Act, 2020.
(2.) Heard learned counsel for the petitioner and learned Assistant Public Prosecutor for the respondent-State.
(3.) Learned counsel or the petitioner submits that the petitioner is innocent and he is falsely implicated in the crime. He submits that except the confession statement of A1, there is no other material to connect the petitioner with the alleged offence. He submits that special report was prepared in the absence of mediators, which shows that the petitioner is falsely implicated. Hence, the petitioner 's case may be considered for grant of prearrest bail.;


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