SHAIK MALINA FARZANA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-8
HIGH COURT OF ANDHRA PRADESH
Decided on January 04,2022

Shaik Malina Farzana Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

D.RAMESH,J. - (1.) This petition is filed under Sec. 438 of Code of Criminal Procedure, 1973 (for short "Cr.P.C ") seeking pre-arrest bail to the petitioner/A2 in the event of her arrest in connection with Crime No.282/2021 of Special Enforcement Bureau police station, Chirala, Prakasam District, wherein the petitioner is alleged to have committed the offences punishable under Ss. 34(a) of A.P.Excise (Amendment) Act, 2020.
(2.) It is submitted in the F.I.R that on 21/12/2021 on receipt of credible information by the Sub-Inspector of SEB, Chirala, Prakasam District along with his staff conducted search in the house of 1st accused and found 83 bottles of liquor of different brands and seized the bottles in the presence of mediators by following the procedure, registered crime against her, arrested and produced her before the Court. Thereafter the SEB officials issued notice u/sec.41-A Cr.P.C to the petitioner directing her to appear before the authority as there is reasonable suspicion against her about her involvement in the crime. Hence the F.I.R.
(3.) Heard learned counsel for petitioner and learned Assistant Public Prosecutor for respondent-State.;


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