ASAD Vs. STATE OF HIMACHAL PRADESH
LAWS(HPH)-2021-5-2
HIGH COURT OF HIMACHAL PRADESH
Decided on May 04,2021

Asad Appellant
VERSUS
STATE OF HIMACHAL PRADESH Respondents

JUDGEMENT

Vivek Singh Thakur,J. - (1.) Present petition has been filed on behalf of the petitioner, seeking his enlargement on bail under Section 439 Code of Criminal Procedure (in short 'Cr.P.C.'), in Complaint Case No.2 of 2021, titled as Drug Inspector, through State of H.P. vs. Mohd. Asad, under Sections 18(c) and 18A of the Drugs and Cosmetics Act, 1940 (hereinafter referred to as 'the Act') punishable under Sections 27(b)(ii) and 28 of the Act.
(2.) Reply has been filed on behalf of the respondentState through Drug Inspector complainant. Record has also been produced.
(3.) It has emerged from the record that on 24.09.2018, business premises/shop of petitioner was raided by Drug Inspector alongwith police and independent witnesses wherein petitioner was found doing business of stocking and exhibiting for sale huge quantity of allopathic drugs without licence and he also failed to produce complete sale/purchase records and other particulars related to the said allopathic drugs and also to disclose name and address and other particulars of those from whom he had acquired the said allopathic drugs and, thus, petitioner was found to have committed an offence under Sections 18(c) and 18A of the Act and Rules made thereunder.;


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