THEOPHILUS KKS Vs. STATE OF MANIPUR
LAWS(MANIP)-2019-9-23
HIGH COURT OF MANIPUR
Decided on September 17,2019

Theophilus Kks Appellant
VERSUS
STATE OF MANIPUR Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) The prosecution story of the case is that on 25.05.2018 the petitioner along with some other persons were arrested by the personnel of NAB PS on the allegation of possession of contraband drugs.
(2.) The petitioner/accused was produced before the Learned Special Court, ND & PS, Manipur on 05-06-2018 by the I.O. for judicial remand and accordingly the Learned Special Trial Court allowed the prayer of the I.O. and remanded him to Judicial Custody.
(3.) When the family members of the petitioner/accused went to visit him at Central Jail, Sajiwa Imphal he was having breathing and kidney problems and as such he faced difficulties in passing urine. The petitioner was also having severe abdomen pain. In this regard the Ld. Special Trail Court passed an order dated 20-06-2018 calling for medical report from SP, MCJ, Sajiwa.;


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