JAMKHOMANG BAITE Vs. STATE OF MANIPUR
LAWS(MANIP)-2021-1-12
HIGH COURT OF MANIPUR
Decided on January 28,2021

Jamkhomang Baite Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

KH.NOBIN SINGH,J. - (1.) Heard Shri Ph. Sanajaoba, learned Advocate appearing for the petitioners and Shri Athouba Khaidem, learned GA appearing for the respondent.
(2.) By this criminal revision petition, the petitioners have prayed for modifying the order dated 28-8-2020 passed by the learned Special Judge (ND and PS), Manipur in Cril. Misc (B) Case No.192 of 2020.
(3.) According to the petitioners, they were arrested by a combined team of the police and the personnel of 12th Assam Rifles in connection with a case registered under FIR No. 24(2)2020 TPL-PS, u/s 21(C)/29/60(3) ND and PS at MVCP Sita Junction, Tengnoupal on 29-02- 2020. When they were produced before the Court on 01-03-2020, they were remanded to police custody till 06-03-2020 on which they were remanded to judicial custody and since then, they had been in the custody for a total period of 296 days.;


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