SACHIN Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-3-2
HIGH COURT OF MADHYA PRADESH (AT: INDORE)
Decided on March 22,2021

SACHIN Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

ROHIT ARYA, J. - (1.) This is the first bail application under Section 439 of the Criminal Procedure Code, 1973 filed on behalf of the applicants - Sachin and Kailash.
(2.) The applicants are in jail since 06.02.2021 in connection with Crime No. 83/2021 registered at P.S.,Biaorra City District Rajgarh, for offence punishable under Section 34(2) of M.P. Excise Act.
(3.) As per prosecution story, 80 bulk litres of illicit country made liquor was seized from the joint possession of applicants without any license. Accordingly, case has been registered against the present applicants.;


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