NATIONAL INVESTIGATION AGENCY Vs. KEKHRIESATUO TEP AND ANR.
LAWS(GAU)-2018-5-145
HIGH COURT OF GAUHATI
Decided on May 08,2018

NATIONAL INVESTIGATION AGENCY Appellant
VERSUS
Kekhriesatuo Tep And Anr. Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) This order will dispose of the three criminal appeals. These appeals have been preferred by the National Investigation Agency (NIA) against the common order dated 17.10.2017 passed by the learned Special Judge, NIA, Nagaland at Dimapur granting bail to respondent No. 1 in the three appeals.
(2.) The appeals have been preferred under Section 21 (4) of the National Investigation Agency Act, 2008. In Crl. Appeal No. 416/2017, Shri Kekhriesatuo Tep is respondent No. 1. He was arrested on 13.10.2017 in connection with RC Case No. 01/2016/NIA-GUW under Section 384 of the Indian Panel Code (IPC) read with Sections 7 & 8 of the Nagaland Security Regulations, 1962; Section 13 of the Drugs and Cosmetics Act, 1940; Section 25 (1 B) of the Arms Act, 1959 read with Sections 10, 13, 17 and 20 of the Unlawful Activities (Prevention) Act, 1967, for short UA(P) Act. In Crl. Appl. No. 417/2017, respondent No. 1 is Shri K. Hutoi Sema, who was also arrested on 13.10.2017 in connection with the aforesaid case. Likewise, in Crl. Appl. No. 419/2017 respondent No. 1 is Shri Vilepral Aja, who was also arrested in connection with the aforesaid case on 13.10.2017.
(3.) All the three accused persons/respondent No. 1 had filed individual bail applications under Section 437 of the Code of Criminal Procedure, 1973 (CrPC) read with Section 43 (D) (5) of the UA(P) Act. All the bail applications were heard together on 16.10.2017 and by the common order dated 17.10.2017, the accused persons/respondent No. 1 were granted bail.;


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