MD. SALIM Vs. STATE OF MANIPUR
LAWS(MANIP)-2021-3-20
HIGH COURT OF MANIPUR
Decided on March 23,2021

MD. SALIM Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) I heard Mr. Th. Babloo, learned counsel for the petitioner and Mr. Y. Ashang, learned PP for the respondents.
(2.) The petitioner has challenged the order passed by the learned Special Court (ND&PS), Manipur in FIR No. 94(11)2019 HNG P.S. U/s 21(b) ND&PS Act dated 19.09.2020.
(3.) According to the petitioner, he was arrested on 12.11.2019 by the Heikrumakhong Police Station for the allegation that the petitioner carried contraband drugs and remanded into police custody till 15.11.20219 by the Court and then to judicial custody. Since then he is in jail on the charge of carrying contraband drugs.;


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