JAMEELA Vs. STATE OF KERALA
LAWS(KER)-2003-8-80
HIGH COURT OF KERALA
Decided on August 14,2003

JAMEELA Appellant
VERSUS
STATE OF KERALA Respondents

JUDGEMENT

- (1.) This appeal is directed against the order of convicition and sentence passed by the Ilnd Addl. Sessions Judge, Kollam in S.C. No. 686/2000. The appellant and another were charged with the offence punishable under Section 20(b)(i) of the NDPS Act. After the trial, the learned Addl. Sessions Judge found the accused guilty of the offence and convicted them. The first accused was sentenced to undergo rigorous imprisonment for a period of 2 years and to pay a fine of Rs. 2.000/-, in default to undergo simple imprisonment for a period of three months. The second accused was sentenced to undergo rigorous imprisonment for a period of six months and to pay a fine of Rs. 5.000/-, in default to undergo simple imprisonment for a period of 45 days. The order of conviction and sentence passed against the second accused is seriously challenged in this appeal.
(2.) The prosecution allegation is that on 29-7-1999, the first accused was found in possession of 1 Kg. 850 gms. of ganja while the second accused was found in possession of 950 gms. of ganja on the northern side of the Kollam-Kannanalloor Public Road in front of the Fathima College.
(3.) The accused denied the charge. The prosecution examined PWs-1 to 11, marked Exts. P1 to P4 and identified MOs. 1 to 4. On an elaborate cosideration of the evidence brought on record, the learned Addl. Sessions Judge found the accused guilty of the offence, convicted them and sentenced them, as stated earlier.;


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