MD. MASLE @ MASLEUDDIN ALIAS HAJI BASIRUDDIN Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-26
HIGH COURT OF MANIPUR
Decided on September 18,2019

Md. Masle @ Masleuddin Alias Haji Basiruddin Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) The petitioner is a retired government employee, drawing a monthly pension of Rs.6665/- and also working as an Executive Member of Orphan home and president of Haji Halimmuhalla committee.
(2.) The petitioner was arrested on 30.05.2018 at about 12.05 PM by police personnel of NAB lead by the Dy.S.P. Th. Brinda. Thereafter, the petitioner was taken to NAB Police Station located at Imphal and put him in a Police Lockup for alleging the involvement of trafficking drugs under the Narcotic Drugs and Psychotropic Substances Act in connection with a FIR case No.37(5) 2018 NAB PS under section 21 ((THELAW))/25/27/A/29 r/w 68 Y NDPS.
(3.) That, on the next day i.e. 31.5.2018 the petitioner was produced before the Special Judge, ND & PS Manipur and remanded the custody till 11.6.2018 and on the same day the Special Judge (ND & PS) remanded him in the judicial custody till 25.6.2018 and since then the Petitioner is in judicial custody till today at Central Jail, Sajiwa, Imphal.;


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