SHYAM SUNDER SONI Vs. STATE
LAWS(DLH)-1996-1-10
HIGH COURT OF DELHI
Decided on January 04,1996

SHYAM SUNDER SONI Appellant
VERSUS
STATE OF DELHI Respondents


Cited Judgements :-

JOGINDRA SINGH VS. STATE OF ORISSA [LAWS(ORI)-2001-2-27] [REFERRED TO]


JUDGEMENT

Jaspal Singh, J.(Oral) - (1.)It has been a long wait tor the counsel for the appellant. He did not appear day before yesterday. He did not appear even yesterday. There has been no sign of him even today. Leaving him to his conscience and his God I am proceeding to dispose of this appeal as, I feel, any further delay would only add to the agony of the appellant.
(2.)The story is as it usually is in all such cases. A secret information is received, a raiding party is formed and witnesses from the public are approached. One of them obliges. The suspect is interrogated and a notice is given under Section 50 of the N.D.P.S. Act (hereinafter called the Act). This is followed by search and to the recovery is made leading to preparation of documents like recovery memos, personal search memos, taking out of the sample and putting the sample and the remaining drug recovered into separate parcels.
(3.)In this case the witness from the public is Laxmi Narain. The alleged recovery is of 10 Kgs. and 100 grams of charas from the holdall of the appellant.
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