SANDHYA RANI PATRA Vs. STATE OF ODISHA
LAWS(ORI)-2020-8-11
HIGH COURT OF ORISSA
Decided on August 28,2020

Sandhya Rani Patra Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

S.K.PANIGRAHI,J. - (1.) The petitioner has filed the instant application under Section 439 of CrPC seeking bail in connection with R. Udaygiri P.S. Case No.23 of 2020 corresponding to G.R. Case No.21 of 2020 pending before the Court of the learned Special Judge, Gajapati, Paralakhemundi. The petitioner herein is the accused in connection with alleged commission of offences punishable under Sections 20(b)(ii)(C), 25 and 29 of the N.D.P.S. Act.
(2.) The case of the prosecution is that on 15.03.2020, S.I. of Police R. Udaygiri P.S. along with other police personnel detained one auto- rickshaw bearing registration No.OD-07N-2070, during which one person fled away and the petitioner and other co-accused person were apprehended. During search, the police found two packets of contraband ganja weighing a total of 20 Kg. and were seized from his possession. The petitioner has been in custody from 15.03.2020.
(3.) Heard Sri B. R. Tripathy, Ld. Counsel appearing for petitioner and Sri Manoj Kumar Mohanty, learned Additional Standing Counsel for opposite party and perused the case records.;


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