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Mohet Hojai v/s National Investigation Agency


    Petition(s) for Special Leave to Appeal (Crl.) No. 9991 of 2019

    Decided On, 15 May 2020

    At, Supreme Court of India

    By, THE HONOURABLE MR. JUSTICE MOHAN M. SHANTANAGOUDAR & THE HONOURABLE MR. JUSTICE R. SUBHASH REDDY

    For the Petitioner: Arunabh Chowdhury, Advocate, Rahul Pratap, AOR. For the Respondent: Aman Lekhi, ASG, B. V. Balaram Das, AOR.



Judgment Text


We do not find any ground to release the petitioner on bail pending appeal before the High Court. The Special Leave Petition is dismissed.

It is brought to our notice by the learned ASG that the appeal was posted for hearing in the month of February or March, 2020 but because of Covid-19 the hearing could not commence.

Be that as it may, we request the High Court to hear the Criminal Appeal finally on merits after the things are normalised.

We hope that the appeal will be decided as early as possible.

Pen

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ding application(s), if any, stands disposed of accordingly.
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