GHULAM MOHIUDDIN Vs. STATE OF J AND K
LAWS(J&K)-1993-9-2
HIGH COURT OF JAMMU AND KASHMIR
Decided on September 03,1993

GHULAM MOHIUDDIN Appellant
VERSUS
STATE OF JAMMU AND KASHMIR Respondents




JUDGEMENT

M.S.Bhat, J. - (1.)This is an application for grant of bail to the petitioners; The alleged offences are punishable under sections 8 of 20 of the Narcotic Drugs and Psychotropic Substances Act 1985 thereinafter referred to as the Act.
(2.)In nutshell the case of the prosecution is that on an information received by the Police Station Bakshi Nagar Jammu on 7.4.1993 to the effect that the accused the petitioners herein are engaged in Narcotic trade and have ruge stocks of charas in their possessions, the S.H.O. Police Station Bakshi Nagar, Jammu, on the disclosure of the accused persons seized 2 kgs and 8 gms. of charas from the possession of the accused Ghulam Mohinuddin, 7 kgs. of charas from accused Roshan and 6 kgs. and 200 gms from the accused Farman Ali On seizure of the charas, the accused persons were arrested and a case came to be registered under F.I.R. No. 128 of 1993 for offences punishable under sections 20/27 of the Act In pursuance of the registration of the case and on completion of the investigation, the accused were challenged in the Court of learned District and Sessions Judge Jammu, as a Special Judge, and on trial they have been charged for the offences under sections 8120 of the Act on 14.5.1993 and are facing trial there.
(3.)An application for bail was moved before the learned trial Judge, who vide his order dt.14.5.1993 rejected the same.


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