ABHISHEK CHAUHAN Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-5-9
HIGH COURT OF MADHYA PRADESH
Decided on May 03,2021

Abhishek Chauhan Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

Virender Singh,J. - (1.) *** Crime No. Under Section Police Station Arrest Date 84/2021 34(2) of the MP Excise Act T.T.Nagar, Bhopal 01.02.2021. As declared by the petitioner, this is the first bail application under Section 439 of Cr.P.C.
(2.) The case of the prosecution, in short, is that on 01.02.2021 police received information about illegal transportation of liquor and has seized 55 litres of country made liquor from the possession of the petitioner and co-accused.
(3.) Learned counsel for the petitioner argued that the applicant has been falsely implicated in the case. Alleged liquor has not been seized from the exclusive possession of the petitioner. He has no criminal past. He is in jail since 01.02.2021. The trial is likely to take time. Co-accused has already been released on bail by this Court. On the above grounds as well as claiming parity, prayer is made to enlarge the applicant on bail.;


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