STATE OF KERALA Vs. RAJESH
LAWS(SC)-2020-1-70
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on January 24,2020

STATE OF KERALA Appellant
VERSUS
RAJESH Respondents


Referred Judgements :-

UNION OF INDIA VS. RAM SAMUJH [REFERRED TO]
SATPAL SINGH VS. STATE OF PUNJAB [REFERRED TO]



Cited Judgements :-

AKHTARUL GAZI VS. STATE OF WEST BENGAL [LAWS(CAL)-2022-2-12] [REFERRED TO]
MASIDUR RAHAMAN VS. UNION OF INDIA [LAWS(CAL)-2022-2-13] [REFERRED TO]
KHAGEN KALITA VS. STATE OF ASSAM [LAWS(GAU)-2021-12-57] [REFERRED TO]
UMAR GUL BHAT VS. UT OF J&K [LAWS(J&K)-2021-12-132] [REFERRED TO]
BILAL AHMAD SHEIKH VS. UT OF J&K [LAWS(J&K)-2022-7-34] [REFERRED TO]
CHHOTEY LAL VS. U.O.I. [LAWS(ALL)-2022-4-60] [REFERRED TO]
MOHAMMED YAKUB P.N VS. STATE OF KARNATAKA [LAWS(KAR)-2020-11-166] [REFERRED TO]
DEEP RAM VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-12-101] [REFERRED TO]
HARDEEP KUMAR VS. STATE OF PUNJAB [LAWS(P&H)-2021-7-177] [REFERRED TO]
BHUPENDER SINGH VS. NARCOTIC CONTROL BUREAU [LAWS(P&H)-2022-1-93] [REFERRED TO]
ISLAVATH SHANKER VS. STATE OF TELANGANA [LAWS(TLNG)-2020-12-31] [REFERRED TO]
VEENA DEVI VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-8-10] [REFERRED TO]
NAZIR KHAN VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2022-1-56] [REFERRED TO]
IQBAL QASIM VS. UT. OF J & K [LAWS(J&K)-2021-7-34] [REFERRED TO]
BIKASH RAY VS. STATE OF TRIPURA [LAWS(TRIP)-2021-11-4] [REFERRED TO]
STATE OF WEST BENGAL VS. RAKESH SINGH @ RAKESH KUMAR SINGH [LAWS(SC)-2022-7-50] [REFERRED TO]
KALU VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-8-92] [REFERRED TO]
BALKAR SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2021-8-67] [REFERRED TO]
BOBBY COLLIN VS. NARCOTIC CONTROL BUREAU [LAWS(DLH)-2021-4-98] [REFERRED TO]
EDWIN EMEKA IGBOKWE VS. NARCOTICS CONTROL BUREAU [LAWS(DLH)-2021-3-97] [REFERRED TO]
MOHD TAHIR VS. STATE [LAWS(DLH)-2021-2-25] [REFERRED TO]
MOHIT AGGARWAL VS. NARCOTICS CONTROL BUREAU [LAWS(DLH)-2021-3-11] [REFERRED TO]
ALLAH NOOR VS. NARCOTIC CONTROL BUREAU [LAWS(DLH)-2021-6-62] [REFERRED TO]
SHALAM ALI VS. UNION OF INDIA (NARCOTICS CONTROL BUREAU, LUCKNOW) [LAWS(ALL)-2020-10-68] [REFERRED TO]
PHOOL CHAND ALI VS. UNION OF INDIA (NARCOTICS CONTROL BUREAU, LUCKNOW) [LAWS(ALL)-2020-10-23] [REFERRED TO]
DHEERAJ KUMAR SHUKLA VS. STATE OF U.P. [LAWS(ALL)-2021-7-6] [REFERRED TO]
ROHIT TAMANG VS. STATE OF SIKKIM [LAWS(SIK)-2021-4-12] [REFERRED TO]
JOSE VS. STATE OF KERALA [LAWS(KER)-2021-10-157] [REFERRED TO]
STATE OF KERALA VS. MUHAMMED MUSTHAFA PALAKKAL [LAWS(KER)-2020-11-703] [REFERRED TO]
KAYUM VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-1-186] [REFERRED TO]
MAHINDER KUMAR VS. STATE OF H.P. [LAWS(HPH)-2021-3-96] [REFERRED TO]
MANDEEP KAUR VS. STATE OF PUNJAB [LAWS(P&H)-2021-2-13] [REFERRED TO]
YASHPAL SINHMAR VS. NARCOTICS CONTROL BUREAU [LAWS(DLH)-2022-2-14] [REFERRED TO]
PRIYARANJAN SHARMA VS. STATE OF NCT OF DELHI [LAWS(DLH)-2022-2-105] [REFERRED TO]
REETA VS. STATE OF H.P [LAWS(HPH)-2020-11-2] [REFERRED TO]
SANJAY KUMAR VS. STATE OF H P [LAWS(HPH)-2020-9-10] [REFERRED TO]
SHIV KUMAR VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-8-45] [REFERRED TO]
KAZI SHIHAB UDDIN VS. STATE OF ASSAM [LAWS(GAU)-2022-2-50] [REFERRED TO]
L. PREMCHANDRA SINGH VS. UNION OF INDIA [LAWS(GAU)-2020-8-61] [REFERRED TO]
SHAFEEQUE VS. STATE OF KERALA [LAWS(KER)-2020-8-167] [REFERRED TO]
GURPREET SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2021-1-5] [REFERRED TO]
GURJIT SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2021-5-13] [REFERRED TO]
RAMCHANDRA VS. STATE OF RAJASTHAN [LAWS(RAJ)-2021-9-37] [REFERRED TO]
SURJEET SINGH VS. STATE OF KARNATAKA [LAWS(KAR)-2021-3-91] [REFERRED TO]
STATE OF KERALA VS. ANWAR SADATH [LAWS(KER)-2020-11-50] [REFERRED TO]
STATE OF KERALA VS. MOHAMMED RIYAS [LAWS(KER)-2020-8-3] [REFERRED TO]
ARUN VS. STATE OF KERALA [LAWS(KER)-2021-3-63] [REFERRED TO]
ASLAM VS. STATE OF U. P. [LAWS(ALL)-2021-8-58] [REFERRED TO]
SONU ANSARI @ JAMSHED ANSRI VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-10-24] [REFERRED TO]
KHALIL UDDIN VS. UNION OF INDIA [LAWS(GAU)-2022-1-172] [REFERRED TO]
NARCOTICS CONTROL BUREAU VS. MOHIT AGGARWAL [LAWS(SC)-2022-7-75] [REFERRED TO]
NARCOTICS CONTROL BUREAU VS. RAJESH KUMAR [LAWS(RAJ)-2021-4-142] [REFERRED TO]
SEWA RAM VS. STATE OF PUNJAB [LAWS(P&H)-2020-3-244] [REFERRED TO]
SANDEEP KUMAR @ SANJEEV @ SUNNY VS. STATE OF PUNJAB [LAWS(P&H)-2020-9-97] [REFERRED TO]
PUSHPINDER SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2021-1-4] [REFERRED TO]
ASHOK KUMAR VS. STATE OF HARYANA [LAWS(P&H)-2021-4-6] [REFERRED TO]
RAJESH AGRAWAL VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-8-76] [REFERRED TO]
JATIN AKASH SINGH VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-6-41] [REFERRED TO]
SAPAT KHAN VS. UNION OF INDIA [LAWS(ALL)-2020-10-2] [REFERRED TO]
HARUN KHAN VS. UNION OF INDIA [LAWS(ALL)-2020-10-83] [REFERRED TO]
AFROZ ALAM VS. STATE [LAWS(DLH)-2022-3-63] [REFERRED TO]
AAYUSH AJIT VS. INSPECTOR OF CUSTOMS HEADQUARTERS PREVENTIVE UNIT [LAWS(KAR)-2020-10-235] [REFERRED TO]
SATINDER KUMAR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2020-8-61] [REFERRED TO]
SUMAN VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2021-5-14] [REFERRED TO]
SHAFEEQUE VS. STATE OF KERALA [LAWS(KER)-2020-3-129] [REFERRED TO]
MANPREET SINGH VS. STATE OF PUNJAB [LAWS(P&H)-2021-1-8] [REFERRED TO]
LAKHAN DAS VS. STATE OF ASSAM [LAWS(GAU)-2021-12-59] [REFERRED TO]
KOSETTI ARJUNA RAO VS. STATE OF ANDHRA PRADESH [LAWS(APH)-2021-3-148] [REFERRED TO]
FIJO VS. STATE OF KERALA [LAWS(KER)-2022-1-60] [REFERRED TO]
ANWAR SADATH VS. STATE OF KERALA [LAWS(KER)-2020-3-405] [REFERRED TO]
RAKESH SINGH @ RAKESH KUMAR SINGH VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-11-43] [REFERRED TO]
BHEEM VS. STATE OF CHHATTISGARH [LAWS(CHH)-2020-8-70] [REFERRED TO]
CHANDRAKANTH VS. STATE OF KARNATAKA [LAWS(KAR)-2022-3-27] [REFERRED TO]
RAJPAL @ RAJU VS. STATE OF PUNJAB [LAWS(P&H)-2020-12-47] [REFERRED TO]
JOHRI VS. STATE [LAWS(DLH)-2021-12-30] [REFERRED TO]
AJAY THAKUR VS. STATE OF HIMACHAL PRADESH [LAWS(HPH)-2022-6-56] [REFERRED TO]
THERINA SUMER VS. UNION OF INDIA [LAWS(MEGH)-2020-7-9] [REFERRED TO]
BIKRAM SINGH MAJITHIA VS. STATE OF PUNJAB [LAWS(P&H)-2022-1-44] [REFERRED TO]
STATE OF TELANGANA VS. AKARAM RANJITH [LAWS(TLNG)-2021-1-61] [REFERRED TO]
KEVAL CHAND KUMAWATH VS. STATE OF TELANGANA [LAWS(TLNG)-2020-11-66] [REFERRED TO]
JERRIPOTHULA LOVA RAJU ANNA VS. UNION OF INDIA [LAWS(TLNG)-2020-12-29] [REFERRED TO]
THE STATE (GNCT OF DELHI) NARCOTICS CONTROL BUREAU VS. LOKESH CHADHA [LAWS(SC)-2021-3-87] [REFERRED TO]
ASARAF ALI SAMSUDEEN VS. NARCOTIC CONTROL BUREAU [LAWS(KER)-2020-3-443] [REFERRED TO]


JUDGEMENT

AJAY RASTOGI, J. - (1.)Leave granted.
(2.)The appellantprosecution has challenged the discretion exercised by the learned Single Judge of the High Court of Kerala in granting postarrest bail to the accused respondents without noticing the mandate of Section 37(1)(b)(ii) of the Narcotic Drugs and Psychotropic Substances Act, 1985(hereinafter being referred to as "NDPS Act") under the order impugned dated 10 th May, 2019 followed with 12th June, 2019 rejecting the application filed by the appellant under Section 482 of the Code of Criminal Procedure(hereinafter being referred to as "CrPC") for recalling the order of postarrest bail dated 10th May, 2019.
(3.)It may be noticed that accused respondent Shajimon is (A5) in Crime No. 14/2018 and (A1) in Crime No. 19/2018 and another accused respondent Rajesh is (A3) in Crime No. 19/2018. Facts of Crime No. 14/2018
;


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