RAMFANGZAUVA Vs. STATE OF MIZORAM
LAWS(GAU)-2018-6-35
HIGH COURT OF GAUHATI
Decided on June 06,2018

Ramfangzauva Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

N Sailo, J. - (1.) Heard Mr. Vanlalnghaka, the learned counsel for the petitioner and Mr. A.K Rokhum, the learned Public Prosecutor, Mizoram.
(2.) The Bail petition was heard on 05.06.2018 and thereafter the same has been fixed for delivery of order today.
(3.) By filing an application under Section 439 of the CrPC read with Section 37 of the ND&PS Act, 1985, the petitioner seeks his enlargement on bail. Be it stated herein that the petitioner was arrested on 01.07.2017 in connection with Sakawrdai P.S Case No. 4/2017 dated 01.05.2017, registered under Section 20(b)(ii)(C)/Section 29(1) of the ND&PS Act, 1985. Pursuant to the registration of the case based on the FIR which was filed on 01.07.2017, the case was investigated into and as many as 5 (five) suspected persons including the petitioner were arrested and their statements recorded. 5 (five) bags containing items suspected to be Ganja were recovered from a Maruti Van vehicle bearing Registration No. MZ01-B/4196 belonging to the petitioner. He was the one who was driving the Maruti Van when the recovery was made.;


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