CHALLADA SADA SIVA NAGESWARA RAO SIDDANTHI Vs. STATE OF AP
LAWS(APH)-2019-8-19
HIGH COURT OF ANDHRA PRADESH
Decided on August 22,2019

Challada Sada Siva Nageswara Rao Siddanthi Appellant
VERSUS
STATE OF A.P. Respondents

JUDGEMENT

U. Durga Prasad Rao, J. - (1.)In this Criminal Petition, filed under Sections 437 and 439 of Cr.P.C., the petitioner/accused No.7 seeks regular bail in Crime No.11 of 2019 of Prohibition and Excise, Rayavaram Police Station, registered for the offence under Section 8(c) R/w.20(b)(ii)(C) of the Narcotic Drugs and Psychotropic Substances Act, 1985 (for short, 'the NDPS Act'). Investigation is reported to be pending.
(2.)The prosecution case, in brief, is that on 24.03.2019 at about 05:15 a.m. on the tip of information regarding transportation of dry ganza, the Inspector of Prohibition and Excise, Rayavaram, on obtaining authorization from the Prohibition and Excise, Superintendent, Rajamahendravaram to conduct raid, proceeded with his staff and mediators to Polamuru village of Anaparthi mandal and conducted route watch and on seeing a van they intercepted the same and found Accused Nos.1 to A-5 travelling in it and on search they found the accused were transporting 191.346 grams of ganza in the vehicle, the same was seized under the cover of mediators report at the spot. Accused Nos.1 to 5 confessed that A-6 and A-7 supplied the ganza and they were transporting the same. Hence, the case.
(3.)Heard learned counsel for the petitioner, learned Additional Public Prosecutor, appearing for the respondent-State, and perused the record.
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