NUTHALAPATI BRAHMAIAH Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-3-15
HIGH COURT OF ANDHRA PRADESH
Decided on March 16,2022

Nuthalapati Brahmaiah 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 petitioner on bail.
(2.) The petitioner is A-2 in Crime No.235 of 2021 of Annavaram Police Station, East Godavari District.
(3.) A case under Sec. 8(c) read with Sec. 20(b)(ii)(C) of the Narcotic Drugs and Psychotropic Substances Act, 1985 (for short 'NDPS ' Act) was registered against him in the above crime.;


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