LALROZAMI DUHLIAN Vs. STATE OF MANIPUR
LAWS(MANIP)-2021-4-7
HIGH COURT OF MANIPUR
Decided on April 22,2021

Lalrozami Duhlian Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN - (1.) I heard Mr. H. Kenajit, learned counsel for the applicant/appellant and Mr. Y. Ashang, learned PP for the respondents.
(2.) The petition in MC(Crl.App.) No. 2 of 2021 has been filed by the applicant seeking the prayer for suspending the sentence and grant of bail to both the appellant/accused.
(3.) Mr. Kenajit represented that the petitioner No. 1 is a lady and she is under the advanced stage of pregnancy she expected the expected the date of delivery is 17th June, 2021 and therefore, Mr. Kenajit prayed this Court that though the conviction was passed on 07.12.2020 for 7 years R.I. with fine of Rs. 50,000/- for the offence of Section 21(b) of the ND and PS Act, 1985 and also awarded 12 years R.I. with fine of Rs. 1,00,000/- for the offence of Section 22(c) of the Act to the petitioner No. 1, on medical ground of her pregnancy, she may be permitted to go on bail whereas in respect of the petitioner No. 2 he is withdrawing this petition.;


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