MAHABIR YADAV Vs. STATE OF BIHAR
LAWS(PAT)-2021-6-25
HIGH COURT OF PATNA
Decided on June 30,2021

Mahabir Yadav Appellant
VERSUS
STATE OF BIHAR Respondents

JUDGEMENT

AHSANUDDIN AMANULLAH,J. - (1.) The matter has been heard via video conferencing.
(2.) Heard Mr. Gaurav Govind, learned counsel for the petitioners and Mr. Sunil Kumar Pandey, learned Additional Public Prosecutor (hereinafter referred to as the 'APP') for the State.
(3.) The petitioners apprehend arrest in connection with Paraiya PS Case No. 134 of 2019 dated 01.09.2019, instituted under Sections 384, 385/34 of the Indian Penal Code;


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