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An Application For Anticipatory … vs In Re : Madan Biswas @ Madan Kumar … on 13 March, 2015

Kolkata High Court (Appellete Side)
An Application For Anticipatory … vs In Re : Madan Biswas @ Madan Kumar … on 13 March, 2015
Author: Ashim Kumar Roy
                                                                 1

 1028
3.03.2015

sm
CRM No.2290 of 2015

In the matter of an application for anticipatory bail under Section 438 of the Code of Criminal
Procedure filed on 10.03.2015 in connection with Krishnaganj P.S.Case No.20 of 2015 dated
11.01.2015 under sections 186/188/34of the Indian Penal Code and sections 21/22/23 of Narcotic
Drug and Psychotropic Substances act, 1985

And

In Re : Madan Biswas @ Madan Kumar Biswas & Anr.

.. Petitioners.


                   Mr.Deep Chaim Kabir         .. for the Petitioners

                   Mr.Navnil De                .. for the State.


This is a case, where the BSF recovered 505 bottles of phensydle from the

house of the petitioners, which is closed to the Indo-Bangladesh Border.

We have gone through the case diary.

Having regard to the nature of allegation and considering the materials

collected in support thereof, in our opinion, this is not a fit for anticipatory bail.

Accordingly, this application for anticipatory bail stands rejected.

(Ashim Kumar Roy, J.)

(Ishan Chandra Das, J.)

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