RAMNARAYAN Vs. STATE OF M. P.
LAWS(MPH)-2021-2-12
HIGH COURT OF MADHYA PRADESH
Decided on February 16,2021

RAMNARAYAN Appellant
VERSUS
STATE OF M. P. Respondents

JUDGEMENT

Sujoy Paul,J. - (1.) This is first application filed under section 439 of the Cr.P.C arising out of crime no.448/2020 under section 34(2) of the Excise Act registered at police station Khilchipur Rajgarh.
(2.) Learned counsel for the applicant submits that as per prosecution story, 60 bulk litre of country made illegal liquor is allegedly recovered from the applicant. The applicant has been falsely implicated in the case. The applicant has no criminal record. Chalan has been filed. Thus, the applicant may be enlarged on bail.
(3.) The prayer is opposed by the learned Panel Lawyer. However, he did not dispute that the chalan has been filed and the applicant has no criminal record.;


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