GANGADHAR ALIAS GANGARAM Vs. STATE OF MADHYA PRADESH
LAWS(SC)-2020-8-2
SUPREME COURT OF INDIA
Decided on August 05,2020

Gangadhar Alias Gangaram Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents


Referred Judgements :-

GOPAL VS. STATE OF MADHYA PRADESH [REFERRED TO]
NOOR AGA VS. STATE OF PUNJAB [REFERRED TO]



Cited Judgements :-

3M INDIA LIMITED VS. ASSISTANT COMMISSIONER OF CENTRAL TAXES (LEGAL) [LAWS(KAR)-2021-3-47] [REFERRED TO]
MOHMED ALI TOJARI VS. STATE OF KARNATAKA [LAWS(KAR)-2021-2-60] [REFERRED TO]
MOHAMMAD MAQBOOL LONE VS. INTELLIGENCE OFFICER NARCOTICS [LAWS(J&K)-2021-6-33] [REFERRED TO]
ASHA SINGH VS. STATE OF J & K [LAWS(J&K)-2021-11-28] [REFERRED TO]
BISWANATH PRATAP SINGH VS. STATE OF ASSAM [LAWS(GAU)-2021-12-3] [REFERRED TO]
D.BHAMBRI VS. EKNATH MARUTIRAO KALMETKAR [LAWS(BOM)-2021-10-369] [REFERRED TO]
SH. MALSAWMDAWNGKIMA VS. STATE OF MIZORAM [LAWS(GAU)-2022-1-10] [REFERRED TO]
XXXXXX VS. STATE OF KERALA [LAWS(KER)-2022-2-160] [REFERRED TO]
HRISHIKESH SAHOO VS. STATE OF KARNATAKA [LAWS(KAR)-2022-3-88] [REFERRED TO]


JUDGEMENT

NAVIN SINHA, J. - (1.)Leave granted.
(2.)The appellant assails his conviction under Section 8C read with Section 20(b)(ii)(c) of the Narcotics Drugs and Psychotropic Substances Act, 1985 (hereinafter called as "the NDPS Act") for recovery of 48 Kgs 200 gms. cannabis (ganja), sentencing him to 10 years of rigorous imprisonment with a default stipulation.
(3.)The appellant was held to be the owner of the House in question from which the ganja was recovered, relying upon the voters list of 2008 rejecting his defence that he had sold the house to co-accused Gokul Dangi on 12.06.2009. Gokul Dangi has been acquitted in trial.
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