RAJIB SARKAR Vs. STATE OF TRIPURA
LAWS(TRIP)-2021-2-49
HIGH COURT TRIPURA
Decided on February 19,2021

Rajib Sarkar Appellant
VERSUS
STATE OF TRIPURA Respondents

JUDGEMENT

S.G.Chattopadhyay,J. - (1.) This application for pre arrest bail has been filed under Section 438 of the Code of Criminal Procedure, 1973(Cr.P.C, hereunder) for granting bail to the petitioner who is apprehending arrest in Teliamura P.S.Case No. TLN GRPS No.02 of 2019 which has been registered under Sections 22(c) and 29 of the Narcotic Drugs and Psychotropic Substances Act, 1985 ('NDPS Act' in short).
(2.) Heard Mr.P.Sen Chowdhury, leaned advocate appearing for the petitioner as well Mr.Ratan Datta, learned Public Prosecutor representing the State respondent.
(3.) Brief facts of the case against the petitioner is that police received a tip off from their source to the fact that a woman carrying drugs and psychotropic substances with her was travelling from Silchar to Agartala in a Agartala bound train on 02.07.2019. Pursuant to such information police staff were deployed at the railway station. The woman was detained at Teliamura railway station after she got down from the train. Having conducted search 06(six) sealed transparent poly packs containing brown colored powder were recovered from her bag and the substances were suspected to be brown sugar. She was brought to the police station and suo moto FIR was lodged by Sri Pradip Rudra Pal, ASI of police of Teliamura GRPS at police station and case under Sections 22(c) and 29, NDPS Act was registered against her and she was ultimately arrested by police and investigation was taken up.;


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