SURSINGH Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-4-22
HIGH COURT OF MADHYA PRADESH
Decided on April 06,2021

Sursingh Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

Vivek Rusia,J. - (1.) This Criminal Appeal is filed against the judgement dated 31.01.2018 passed by learned Special Judge (NDPS Act) in ST No. 04/2012 by which the appellant has been convicted under section 8(b) r/w 20(B) (ii)(B) of the N.D.P.S. Act and sentenced to 5 years RI with a fine of Rs. 5000/- and in default of fine amount 1 years additional RI.
(2.) The appellant has filed a (fourth) application under section 389 of the Code of Criminal Procedure, 1973 for suspension of sentence ( IA No. 519/2021).
(3.) After an argument at length on the merit of the case, learned Counsel for the appellant submits that if this court is not inclined to suspend the jail sentence then this Criminal Appeal may kindly be disposed of by reducing the sentence from 5 years to the period already undergone or 4 years.;


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