BRAJA KISHORE SAHOO Vs. STATE OF ODISHA
LAWS(ORI)-2021-3-49
HIGH COURT OF ORISSA
Decided on March 19,2021

BRAJA KISHORE SAHOO Appellant
VERSUS
STATE OF ODISHA Respondents

JUDGEMENT

S.K.SAHOO,J. - (1.) This matter is taken up through Hybrid arrangement (video conferencing/physical mode).
(2.) Heard Mr. Jagannath Patnaik, learned Senior Advocate appearing for the petitioner and Mr. Deepak Kumar Pani, learned counsel for the State.
(3.) This is the third successive bail application filed by the petitioner under section 439 of Cr.P.C. in connection with S.T. Case No.23 of 2018 arising out of Chhend P.S. Case No.89 of 2017 pending in the Court of learned 1st Addl. Sessions Judge, Rourkela for offence punishable under section 302 of the Indian Penal Code.;


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