FRANCIS STANLY ALIAS STALIN Vs. INTELLIGENCE OFFICER NARCOTIC CONTROL BUREAU
LAWS(SC)-2006-12-96
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on December 14,2006

FRANCIS STANLY @ STALIN Appellant
VERSUS
INTELLIGENCE OFFICER, NARCOTIC CONTROL BUREAU, THIRUVANANTHAPURAM Respondents





Cited Judgements :-

RAKESH KAPOOR VS. UNION OF INDIA [LAWS(DLH)-2014-2-107] [REFERRED TO]
PRASAD VS. STATE OF KERALA [LAWS(KER)-2024-2-6] [REFERRED TO]
MAHANAND NAIK VS. STATE [LAWS(BOM)-2013-7-308] [REFERRED TO]
DWARKALAL VS. GOVERNMENT OF INDIA [LAWS(MPH)-2008-10-23] [REFERRED TO]
ARUN KANUNGO VS. D. PAKYNTEIN [LAWS(GAU)-2007-9-45] [REFERRED TO]
AMAD NOORMAMAD BAKALI VS. STATE OF GUJARAT [LAWS(GJH)-2010-12-5] [REFERRED TO]
RAJKUMAR HARIRAM GAMETI VS. STATE OF GUJARAT [LAWS(GJH)-2008-9-146] [REFERRED TO]
AGNES RUDDY ODHOCH VS. UNION OF INDIA [LAWS(BOM)-2011-12-51] [REFERRED TO]
SATYABOINA CHANDRASEKHAR VS. STATE OF TELANGANA [LAWS(APH)-2018-6-14] [REFERRED TO]
HARPREET SINGH BAHAD VS. D.R.I. [LAWS(DLH)-2009-9-366] [REFERRED TO]
HARPREET SINGH BAHAD VS. D.R.I. [LAWS(DLH)-2009-9-366] [REFERRED TO]
B.D. GOEL VS. AUSTIN M. GRACIOUS AND ORS. [LAWS(BOM)-2015-7-312] [REFERRED TO]
ANSAR ALI YUSUF KHAN VS. UNION OF INDIA [LAWS(BOM)-2011-9-124] [REFERRED TO]
JEET RAM VS. NARCOTICS CONTROL BUREAU, CHANDIGARH [LAWS(SC)-2020-9-20] [REFERRED TO]
BIHAR FOUNDRY & CASTING LTD VS. COMMISSIONER OF CENTRAL EXCISE, RANCHI COMMISSIONERATE, RANCHI [LAWS(JHAR)-2022-3-30] [REFERRED TO]
MOHAMMED JAMEEN MOHAMED MUNAWAR VS. INTELLIGENCE OFFICER [LAWS(MAD)-2010-3-16] [FOLLOWED ) [PARA 25]]
U O I VS. BAL MUKUND [LAWS(SC)-2009-3-90] [REFERRED TO]
VEGI SRINIVASA RAO VS. SENIOR INTLLIGENCE OFFICER [LAWS(TLNG)-2021-6-14] [REFERRED TO]
VINOD SOLANKI VS. UNION OF INDIA [LAWS(SC)-2008-12-139] [REFERRED TO]
NARCOTICS CONTROL BUREAU VS. RAMESH KUMAR [LAWS(DLH)-2013-5-363] [REFERRED TO]
AMRIK SINGH SALUJA VS. UNION OF INDIA [LAWS(DLH)-2014-4-292] [REFERRED TO]
GURUA NAIK VS. STATE OF ORISSA [LAWS(ORI)-2014-1-15] [REFERRED TO]
ECO PLYWOOD PVT. LTD. VS. COMMISSIONER OF C. EX., BANGALORE [LAWS(CE)-2009-7-80] [REFERRED TO]
SHRI ARIF SHAIKH VS. THE COMMISSIONER OF CUSTOMS (GEN) [LAWS(CE)-2010-1-182] [REFERRED TO]
REHMATULLAH VS. NARCOTICS CONTROL BUREAU [LAWS(DLH)-2008-7-179] [REFERRED TO]
SANTHOSH VS. STATE OF KERALA [LAWS(KER)-2023-10-159] [REFERRED TO]
RANJAN MOHANDAS KADRI VS. THE STATE OF MAHARASHTRA [LAWS(BOM)-2014-4-300] [REFERRED TO]
JAGJIT SINGH VS. STATE OF PUNJAB AND ANOTHER [LAWS(P&H)-2013-10-545] [REFERRED]
INTELLIGENCE OFFICER DIRECTORATE OF REVENUE INTELLIGENCE VS. ANIL BHAI BALWANT RAI DESAI [LAWS(MAD)-2008-1-290] [REFERRED TO]
HIDAYATHKHAN VS. STATE [LAWS(MAD)-2010-10-166] [REFERRED TO]
MOHD.YOUNUS VS. STATE OF TELANGANA AND OTHERS [LAWS(APH)-2018-6-83] [REFERRED TO]
MOHD ASHIQEEN VS. STATE [LAWS(J&K)-2007-8-25] [REFERRED TO]
SUBRAMANYAM VS. STATE OF KARNATAKA [LAWS(KAR)-2016-2-100] [REFERRED TO]
S HUSSAIN ALIAS MOHD HUSSAIN VS. SENIOR INTELLIGENCE OFFICER [LAWS(MAD)-2010-4-41] [REFERRED TO]
PRASUN CHAKRABORTY VS. NARCOTIC CONTROL BUREAU [LAWS(CAL)-2019-3-2] [REFERRED TO]
PREM MAHANT SAHANI ALIAS TADIPAR VS. STATE OF MAHARASHTRA [LAWS(BOM)-2011-10-69] [REFERRED TO]
NCB VS. AZIZ AHMAD [LAWS(DLH)-2009-12-205] [REFERRED TO]
K S GNANASEKAR VS. PREM PRATAP SINGH SISODIA ALIAS PREM SINGH SISODIA [LAWS(MAD)-2008-1-295] [REFERRED TO]
P.K. BHANU VS. ADDITIONAL DIRECTORATE [LAWS(MAD)-2009-4-704] [REFERRED TO]
NANNOOLAL VS. STATE OF M P [LAWS(MPH)-2011-8-53] [REFERRED TO]
NARCOTICS CONTROL BUREAU, CHANDIGARH ZONAL UNIT VS. BALWINDER SINGH @ BINDA [LAWS(P&H)-2013-7-272] [REFERRED TO]
BINOD KUMAR @ BINDU VS. STATE [LAWS(DLH)-2018-8-378] [REFERRED TO]
ABDUL AZIZ VS. CENTRAL NARCOTICS BUREAU [LAWS(MPH)-2017-10-303] [REFERRED TO]


JUDGEMENT

Markandey Katju, J. - (1.)This appeal has been filed against the impugned judgment of the Kerala High Court dated 5.4.2004 in Criminal Appeal No. 217 of 2002.
(2.)Heard learned counsel for the parties and perused the record.
(3.)The appellant was accused No. 2 in the criminal case under the NDPS Act with which we are concerned.


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