HAKIM@PILLA Vs. STATE OF RAJASTHAN
LAWS(RAJ)-2019-9-30
HIGH COURT OF RAJASTHAN (AT: JAIPUR)
Decided on September 27,2019

Hakim@Pilla Appellant
VERSUS
STATE OF RAJASTHAN Respondents

JUDGEMENT

PANKAJ BHANDARI,J. - (1.) Petitioner has preferred this bail application under Section 439 of Cr.P.C. aggrieved by order of the Court below whereby bail application was rejected.
(2.) F.I.R. No.187/2019 was registered at Police Station Jhalrapatan, District Jhalawar, for offence under Section 8/27 of NDPS Act.
(3.) It is contended by counsel for the petitioner that no contraband was recovered, only traces of smack were available on the particles recovered and the same would fall under small quantity. It is a bailable offence, petitioner should have been enlarged on bail by the police itself rather Special Judge NDPS Cases, Jhalawar has rejected his bail application. It is also contended that in the criminal antecedents pointed out against the petitioner, he was acquitted by the Court.;


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