MUMINUR RAHAMAN BARBHUYA Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-4
HIGH COURT OF MANIPUR
Decided on September 18,2019

Muminur Rahaman Barbhuya Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) The Petitioner/accused was arrested in the formal arrest under FIR No.37(5) 2018 NAB-PS U/s 21(C)/25/27 A/29/68Y ND & PS Act (as amended on 15.09.2018 and has been under Judicial custody for the last 7/8 months i.e., 240 days in jail.
(2.) That brief fact of the case is that on 5th May, 2018 at about 9.10 am, reported to OC-NAB-PS stating that during the course of the investigation of case FIR No.30(04) 2018 NAB PS, it has been revealed that, one Mrs. Chalmawii Dhulian from Moreh supplied the seized drugs through her daughter Mrs. Lalrozami Dhulian of Moreh and son-in-law Mr. Sougaijam Robindro Singh of Kakching Singh of Kakching Wairi Thongam Leikai A/P Moreh. Accordingly they were arrested in c/w the case on 04.05.2018 at 0735 hrs. 0805 hrs and 0815 hrs respectively from their residence. Investigation also revealed that, they are doing illicit drug trafficking cross border from Myanmar to India. Further, as per statement for UBI account No.0791010161817 of Moreh Branch. Of accused Mrs. Chalmawii Dhulian for the period of 29.03.2012 to 04.05.2018 it is found that during the period altogether Rs.85,22,41275/- where deposited on her account from different source and total withdrawals was Rs.81,85,755.25/-. The total balance in her account is Rs.3.36,657.50/-. Then, as per statement of UBI account No. 0791010164351 of Moreh Branch, of accused Mrs. Lalroami Dhulian for the period of 25.08.2012 to 04.05.2018, it is found that, during the period altogether Rs.4,10,79,679,00/- were deposited on her account from different source and total withdrawal was Rs.4,10,56,460.25/-. The total balance in her account is Rs.23,218,75/-. Further, as per statement of another UBI Account No. 0791010164351 of Moreh Branch in respect of accused Mrs. Lalrozami Dhulian for the period of 16.05.2015 to 04.05.2018 it is found that, during the period altogether Rs.13,13,39,700.00/-. Where deposited on her account from different source and total withdrawals was Rs.12,97,42,933.50/-. The total balance in her account is Rs.15,96,766.50/-. Most of the transactions were related to illicit trafficking of illegal drugs which involved different persons, hence the case.
(3.) The petitioner/accused is quite innocent of the charges leveled against him and he has been falsely implicated in this case and nothing from his possession any illegal drugs at the time of arrest and moreover no related the above said transaction of the money.;


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