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Madhya Pradesh High Court
Rajesh vs The State Of Madhya Pradesh ... on 22 January, 2014
                     M.Cr.C. No :: 17535 / 2013


                Rajesh Vs. State of Madhya Pradesh

22.01.2014

.

Shri Ashish Tiwari for the applicant. Shri Amit Pandey, Panel Lawyer, for the State. Applicant is in custody since 31.10.2013, in Crime No.760/2013 registered at P.S. City Kotwali, District Chhindwara for offence under section 34(1-A) & (2) and 46(1) of the M.P. Excise Act.

Applicant is alleged to have been in possession of 54 bulk litres of country made liquor.

Considering the fact that applicant is in jail since 31.10.2013 and the fact that there is no report with regard to the liquor being poisonous, this application is allowed and it is directed that applicant Rajesh shall be released on bail on his furnishing a personal bond in the sum of `30,000/- (Rupees Thirty Thousand) with one surety in the like amount to the satisfaction of the trial court.

Certified copy as per rules.

(RAJENDRA MENON) JUDGE Aks/-