Saturday, July 11, 2020

Narcotic Drugs and Psychotropic Substances Act, 1985 – Sections 18 and...

SUPREME COURT OF INDIA FULL BENCH SURINDER KUMAR — Appellant Vs. STATE OF PUNJAB — Respondent ( Before : N.V. Ramana, R. Subhash Reddy and B.R. Gavai, JJ. ) Criminal...

Narcotic Drugs and Psychotropic Substances Act, 1985 (NDPS) – Sections 8,...

SUPREME COURT OF INDIA DIVISION BENCH  STATE OF RAJASTHAN — AppellantVs.SAHI RAM — Respondent

NDPS Act- Court Should Be Satisfied That Confession Is Voluntary And...

NDPS Act- Court Should Be Satisfied That Confession Is Voluntary And Accused Was Apprised Of His Rights: SC REPORTABLEIN THE...

Narcotics—Sentence more than minimum—Trial Court can take into consideration any other...

2019(2) Law Herald (SC) 1650 : 2019 LawHerald.Org 1019 IN THE SUPREME COURT OF INDIA Before

Contraband–Recovery was effected on basis of information received by  Police Officer...

2009(1) LAW HERALD (SC) 557 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice Dr. Mukundakam Sharma Criminal...

Narcotics—Recovery of bulk of manufactured drugs without any valid authorization—Accused to...

  2018(4) Law Herald (SC) 3220 : 2018 LawHerald.Org 1933 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice N. V. Rarnana Hon'ble Mr. Justice Mohan M. Shantanagoudar Hon'ble...

A proper administration of the criminal justice delivery system, therefore requires...

SUPREME COURT OF INDIA FULL BENCH VARINDER KUMAR — Appellant Vs. STATE OF HIMACHAL PRADESH — Respondent ( Before : Ranjan Gogoi, CJI, Navin Sinha and K.M. Joseph, JJ....

Narcotic Drugs and Psychotropic Substances Act, 1985, S.42–Secret Infor­ mation-Law summed...

2018(4) Law Herald (SC) 3246 : 2018 LawHerald.org 1783 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Chief Justice DipakMisra Hon'ble Mr. Justice Dr. Dhananjaya Y. Chandrachud Hon'ble...

Narcotics–Non-compliance of S. 42(2) of N.D.P.S. Act–Acquittal upheld.

2010(1) LAW HERALD (SC) 557 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Asok Kumar Ganguly Criminal Appeal No. 957...

Narcotics—Case Property—Proof of production—Mere oral evidence of official witnesses to establish...

2018(3) Law Herald (SC) 2093 : 2018 LawHerald.Org 1436 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Ranjan Gogoi Hon'ble Mrs. Justice R. Banumathi Hon'ble Mr. Justice...

Narcotics—Fair Investigation—Informant and Investigating Officer cannot be the same person—Accused entitled...

2018(3) Law Herald (SC) 2081 : 2018 LawHerald.Oorg 1438 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Ranjan Gogol Hon'ble Mrs. Justice R. Banumathi Hon'ble Mr. Justice...

Confession—Confessional statement of a co-accused cannot by itself be taken as...

  2018(3) Law Herald (SC) 1958 : 2018 LawHerald.Org 1410 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Uday Umesh Lalit Criminal...

Narcotics—Personal Search—Accused posed faith in raiding party and gave written consent...

2018(2) Law Herald (P&H) 1617 (SC) : 2018 LawHerald.Org 925   SUPREME COURT OF INDIA DIVISION BENCH ARIF KHAN @ AGHA KHAN — Appellant Vs. STATE OF UTTARAKHAND — Respondent ( Before : R.K. Agrawal and...

Narcotics—Burden of Proof—Mere registration of a case under the Act will...

(2018) 1 AllCrlRulings 14 : (2018) 2 JT 102 : (2018) 1 KerLJ 101 : (2017) 4 LawHerald(SC) 2947 : (2018) 1 RCR(Criminal) 108 : (2017) 6 RecentApexJudgments(RAJ)...

Narcotics—Personal Search—Accused posed faith in raiding party and gave written consent...

  2018(2) Law Herald (SC) 465 : 2018 LawHerald.Org 925  SUPREME COURT OF INDIA DIVISION BENCH ARIF KHAN @ AGHA KHAN — Appellant Vs. STATE OF UTTARAKHAND — Respondent ( Before : R.K. Agrawal and Abhay...

Narcotics—Burden of Proof—Mere registration of a case under the Act will...

(2018) 1 AllCrlRulings 14 : (2018) 2 JT 102 : (2018) 1 KerLJ 101 : (2017) 4 LawHerald(SC) 2947 : (2018) 1 RCR(Criminal) 108 : (2017) 6 RecentApexJudgments(RAJ)...

Narcotics – -Reduction in Sentence—Substantial sentence of 15 years was reduced...

(2018) 1 JT 188 : (2018) 1 LawHerald(SC) 40 : (2018) 1 RCR(Criminal) 482 : (2017) 6 RecentApexJudgments(RAJ) 490 SUPREME COURT OF INDIA DIVISION BENCH PRADEEP BACHHAR — Appellant Vs. STATE OF CHHATTISGARH...

Two conditions are to be mandatorily satisfied in addition to the...

(2017) 101 ACrC 357 : (2017) 178 AIC 113 : (2017) 4 AICLR 775 : (2017) AIR(SCW) 3932 : (2017) AIR(SC) 3932 : (2017)...

Narcotic—Rate of Purity—Whether the actual content by weight of the narcotic...

  (2017) 176 AIC 64 : (2017) 3 Crimes 66 : (2017) 2 LawHerald(SC) 1425 : (2017) 3 RCR(Criminal) 633 : (2017) 4 RecentApexJudgments(RAJ) 538 : (2017) 7 SCALE...

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